LAV KUSH YADAV Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-22
HIGH COURT OF PATNA
Decided on May 18,2021

Lav Kush Yadav Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Vibhakar Kumar, learned counsel for the petitioners and Mr. Jharkhandi Upadhyay, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Amarpur PS Case No. 333 of 2020 dated 21.06.2020, instituted under Sections 341, 323, 308, 354, 379, 504, 506/34 of the Indian Penal Code.;


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