VIRENDRA KUMAR SINGH Vs. STATE OF BIHAR
LAWS(PAT)-2021-7-23
HIGH COURT OF PATNA
Decided on July 01,2021

VIRENDRA KUMAR SINGH Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Dinesh Jha, learned counsel for the petitioners and Mr. Md. Arif, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Purnahia PS Case No. 72 of 2020 dated 17.06.2020, instituted under Sections 341, 323, 324,307, 447, 379 and 504/34 of the Indian Penal Code.;


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