GUDDU RAI Vs. STATE OF BIHAR
LAWS(PAT)-2021-2-22
HIGH COURT OF PATNA
Decided on February 02,2021

Guddu Rai Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah, J. - (1.) Heard Mr. Manoj Kumar, learned counsel for the petitioner and Mr. Ram Sumiran Rai, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(2.) This is the second attempt for bail by the petitioner as earlier such prayer was rejected by order dated 25.06.2014 in Cr. Misc. No. 797 of 2014.
(3.) The petitioner is in custody in connection with Agion (G) PS Case No. 26 of 2013 dated 12.03.2013, instituted under Sections 302, 307, 324/34 of the Indian Penal Code and 27 of the Arms Act.;


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