PRADEEP YADAV Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-10
HIGH COURT OF PATNA
Decided on January 04,2021

Pradeep Yadav Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) Heard Mr. Ravindra Kumar, learned counsel for the petitioner and Mr. Md. Arif, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(2.) The petitioner is in custody in connection with Bhore PS Case No. 205 of 2019 dated 13.06.2019, instituted under Sections 302/404/120B/34 of the Indian Penal Code and 27 of The Arms Act, 1959.
(3.) The petitioner, though not named in the FIR, is accused of gunning-down the brother of the informant.;


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