OSAID SAH Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-95
HIGH COURT OF PATNA
Decided on June 21,2021

Osaid Sah Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Birendra Kumar, learned counsel for the petitioner and Ms. Renuka Ratnakar, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Bathnaha PS Case No. 113 of 2020 dated 13.06.2020, instituted under Sections 341/323/324/307/379/504/34 of the Indian Penal Code.;


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