SANTOSH KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-3-2
HIGH COURT OF PATNA
Decided on March 17,2021

SANTOSH KUMAR Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH, J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Umesh Prasad, learned counsel for the petitioner and Mr. Md. Arif, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Chndradeep PS Case No. 6 of 2020 dated 15.01.2020, instituted under Sections 341/323/307/379/384/504/506/34 of the Indian Penal Code.;


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