SHANKAR MANDAL Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-29
HIGH COURT OF PATNA
Decided on June 28,2021

SHANKAR MANDAL Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Sanjay Kumar Mishra, learned counsel for the petitioner and Mr. Satya Nand Shukla, 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. 245 of 2020 dated 01.05.2020, instituted under Sections 188/268/268/270/341/307/504/506 of the Indian Penal Code and 27 of the Arms Act, 1959.;


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