MD. NAUSHAD ALAM Vs. STATE OF BIHAR
LAWS(PAT)-2021-4-5
HIGH COURT OF PATNA
Decided on April 17,2021

Md. Naushad Alam Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH, J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. S K Lal, 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 Shakurabad PS Case No. 88 of 2020 dated 10.06.2020, instituted under Sections 147, 148, 149, 341, 323, 324, 307, 353, 504, 506 of the Indian Penal Code and 51-B, 56 and 57 of the National Disaster Management Act, 2005.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.