AMARJEET RAI Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-102
HIGH COURT OF PATNA
Decided on June 22,2021

Amarjeet Rai Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah, J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Vinay Kumar Mishra, learned counsel for the petitioners; Mr. Md. Arif, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State and Mr. Brajesh Kumar Singh, learned counsel for the informant.
(3.) The petitioners apprehend arrest in connection with Kalyanpur PS Case No. 71 of 2020 dated 20.04.2020, instituted under Sections 341, 323, 324, 307, 447 and 504/34 of the Indian Penal Code.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.