DILIP RAI Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-41
HIGH COURT OF PATNA
Decided on May 04,2021

Dilip Rai Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Pramod Kumar Singh, learned counsel for the petitioner and Mr. Md. Arif, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Digha PS Case No. 341 of 2020 dated 30.06.2020, instituted under Sections 447, 341, 354(B), 323, 325, 307, 504 and 506/34 of the Indian Penal Code.;


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