MUNNA Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-81
HIGH COURT OF PATNA
Decided on June 14,2021

MUNNA Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) The case has been taken up out of turn on the basis of motion slip filed by learned counsel for the petitioner on 10.06.2021, which was allowed.
(3.) Heard Mr. Nafisuzzoha, learned counsel for the petitioner and Mr. Lakshmi Kant Sharma, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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