VIJAY PASWAN Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-28
HIGH COURT OF PATNA
Decided on May 18,2021

VIJAY PASWAN Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Bashishtha Narayan Mishra, learned counsel for the petitioners and Mr. Md. Mushtaque Alam, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Nautan PS Case No. 271 of 2019 dated 08.07.2019, instituted under Section 304(B)/34 of the Indian Penal Code.;


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