SUBODH PASWAN,SON OF ADYA PASWAN Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-31
HIGH COURT OF PATNA
Decided on January 05,2021

Subodh Paswan,Son Of Adya Paswan Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) Heard Dr. Alok Kumar Alok, learned counsel for the petitioner and Mr. Ajit Kumar, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(2.) The petitioner is in custody in connection with Rafiganj PS Case No. 290 of 2019 dated 19.12.2019, instituted under Section 366 (A) of the Indian Penal Code.
(3.) The allegation against the petitioner, though not named in the FIR is of enticing the minor daughter of the informant.;


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