MUNNA MAHTO Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-101
HIGH COURT OF PATNA
Decided on June 21,2021

Munna Mahto Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Binay Kumar, learned counsel for the petitioners and Mr. Sanjay Kumar, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Manjhagadh PS Case No. 116 of 2020 dated 03.06.2020, instituted under Sections 341, 323, 307, 504, 506/34 and 302 of the Indian Penal Code.;


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