RAJDEVO MAHTO Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-105
HIGH COURT OF PATNA
Decided on June 22,2021

Rajdevo Mahto Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Sunil Kumar No. III, learned counsel for the petitioners and Dr. Kumar Uday Pratap, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Adapur PS Case No. 238 of 2018 dated 23.08.2018, instituted under Sections 304-B, 201/34 of the Indian Penal Code.;


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