MANGLI DEVI Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-70
HIGH COURT OF PATNA
Decided on June 15,2021

MANGLI DEVI Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) The case has been taken up out of turn on the basis of motion slip filed by learned counsel for the petitioner yesterday, which was allowed.
(3.) Heard Mr. Nafisuzzoha, learned counsel for the petitioner and Mr. Satya Nand Shukla, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.