SANJAY KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-7-13
HIGH COURT OF PATNA
Decided on July 01,2021

SANJAY KUMAR Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Udit Narayan Singh, learned counsel for the petitioner and Mr. Ram Sumiran Rai, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Mohiuddin Nagar PS Case No. 64 of 2020 dated 22.04.2020, instituted under Section 7 of the Essential Commodities Act, 1955.;


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