VINOD PASWAN Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-20
HIGH COURT OF PATNA
Decided on June 29,2021

Vinod Paswan Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Mukesh Kumar Singh, 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 Desari PS Case No. 318 of 2014 dated 31.12.2014, instituted under Sections 366 and 120B of the Indian Penal Code.;


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