LALITA DEVI Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-42
HIGH COURT OF PATNA
Decided on May 19,2021

LALITA DEVI Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Ajay Kumar Sinha, learned counsel for the petitioner and Ms. Renu Kumari, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Dhanarua PS Case No. 542 of 2019 dated 31.12.2019, instituted under Section 304(B)/34 of the Indian Penal Code.;


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