BIJENDRA RAI (MALE) Vs. STATE OF BIHAR
LAWS(PAT)-2021-4-19
HIGH COURT OF PATNA
Decided on April 30,2021

Bijendra Rai (Male) Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Anil Kumar, learned counsel for the petitioners and Mr. Bishweshwar Ram, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Raghopur (Rustampur OP) PS Case No. 69 of 2020 dated 17.05.2020, instituted under Sections 414/34 of the Indian Penal Code and 30(a)(d)/41 of the Bihar Prohibition and Excise Act, 2016 (hereinafter referred to as the 'Act').;


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