MD. ABID Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-1
HIGH COURT OF PATNA
Decided on May 03,2021

Md. Abid Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH, J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Mukesh Kumar Rana, learned counsel for the petitioners and Mr. Atul Chandra, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Raniganj PS Case No. 260 of 2020 dated 28.05.2020, instituted under Sections 341, 323, 324, 307, 354-B, 379, 447, 504, 506/34 of the Indian Penal Code.;


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