JAI SHANKAR RAM Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-18
HIGH COURT OF PATNA
Decided on June 28,2021

Jai Shankar Ram Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Anis Akhtar, learned counsel for the petitioner and Ms. Anita Kumari Singh, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Motihari Muffasil PS Case No. 188 of 2020 dated 03.05.2020, instituted under Section 7 of the Essential Commodities Act,1955.;


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