BIMA DEVI Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-56
HIGH COURT OF PATNA
Decided on June 07,2021

Bima Devi Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah, J. - (1.) The matter has been heard via video conferencing.
(2.) The matter has been heard out of turn on the basis of motion slip filed by learned counsel for the petitioners on 03.06.2021, which was allowed.
(3.) Heard Mr. Nafisuzzoha, learned counsel for the petitioners and Mr. Md. Arif, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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