AJAY RAI Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-71
HIGH COURT OF PATNA
Decided on June 14,2021

AJAY RAI 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 being filed by learned counsel for the petitioners on 10.06.2021, which was allowed.
(3.) Heard Mr. Vinod Kumar, learned counsel for the petitioners and Ms. Renu Kumari, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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