KIRAN GUPTA Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-35
HIGH COURT OF PATNA
Decided on June 10,2021

KIRAN GUPTA Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) The case has been taken up out of turn on the basis of motion slip filed by learned counsel for the petitioner yesterday, which was allowed.
(3.) Heard Mr. Pramod Mishra, learned counsel for the petitioner and Ms. Madhuri Lata, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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