PARWEZ ALAM Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-43
HIGH COURT OF PATNA
Decided on May 21,2021

PARWEZ ALAM Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Ajay Kumar Singh, No. 1, learned counsel for the petitioner and Mr. Md. Fahimuddin, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Kanti PS Case No. 737 of 2019 dated 30.09.2019, instituted under Sections 341, 323, 324, 308, 354-B of the Indian Penal Code.;


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