MITHILESH YADAV Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-52
HIGH COURT OF PATNA
Decided on June 09,2021

Mithilesh Yadav Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah, J. - (1.) The matter has been heard via video conferencing.
(2.) The case has been heard out of turn on the basis of motion slip filed by learned counsel for the petitioner yesterday, which was allowed.
(3.) Heard Mr. Pramod Mishra, learned counsel for the petitioner and Mr. Jharkhandi Upadhyay, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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