MD AZAD Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-25
HIGH COURT OF PATNA
Decided on January 05,2021

Md Azad Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) Heard Mr. Manoj Kumar, learned counsel, along with Mr. Vinay Kumar Mishra, learned counsel for the petitioners; Mr. Ram Naresh Roy, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State and Mr. Gaurav Kumar, learned counsel for the informant.
(2.) The petitioners are in custody in connection with Singhiya PS Case No. 48 of 2020 dated 09.04.2020, instituted under Sections 302/34 of the Indian Penal Code.
(3.) The allegation against the petitioners is that they along with other accused had killed the son of the informant.;


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