SANTOSH PANDEY Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-21
HIGH COURT OF PATNA
Decided on June 30,2021

SANTOSH PANDEY Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Manoj Kumar, learned counsel along with Mr. Arvind Kumar Pradhan, learned counsel for the petitioner and Mr. Jharkhandi Upadhyay, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner is in custody in connection with Brahampur (Nainizore) PS case No. 437 of 2019 dated 04.10.2019, instituted under Sections 30(a) of the Bihar Prohibition and Excise Act, 2016.;


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