BAIJU SAH Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-51
HIGH COURT OF PATNA
Decided on June 07,2021

Baiju Sah Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah, J. - (1.) The matter has been heard via video conferencing.
(2.) The matter has been heard out of turn on the basis of motion slip filed by learned counsel for the petitioner on 03.06.2021, which was allowed.
(3.) Heard Mr. Rajesh Kumar Singh, learned counsel along with Mr. Manish Kumar Singh, learned counsel for the petitioner and Mr. Md. Mushtaque Alam, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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