RAM KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-109
HIGH COURT OF PATNA
Decided on June 22,2021

RAM KUMAR Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Surya Narayan Roy, learned counsel for the petitioner; Mr. Gauri Shankar Gupta, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State and Mr. Amit Kumar Rakesh, learned counsel for the opposite party no. 2.
(3.) The petitioner apprehends arrest in connection with Complaint Case No. 1926 of 2017 dated 02.08.2017, instituted under Sections 498-A/34 of the Indian Penal Code and 4 of the Dowry Prohibition Act, 1961.;


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