RAGHUNATH THAKUR Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-65
HIGH COURT OF PATNA
Decided on June 17,2021

RAGHUNATH THAKUR Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) The case has been heard out of turn on the basis of motion slip filed by learned counsel for the petitioners on 15.06.2021, which was allowed.
(3.) Heard Mr. Birendra Kumar, learned counsel for the petitioners and Mr. Dinesh Singh, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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