JAI KISHORE Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-111
HIGH COURT OF PATNA
Decided on June 29,2021

Jai Kishore Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Pushpendra Kumar Singh, learned counsel for the petitioners and Mr. Pramod Kumar Pandey, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Sitamarhi PS Case No. 142 of 2020 dated 29.02.2020, instituted under Sections 363, 366A and 372/34 of the Indian Penal Code.;


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