RANJAN KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-12
HIGH COURT OF PATNA
Decided on June 29,2021

RANJAN KUMAR Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Ashok Kumar, learned counsel for the petitioners and Mr. Ram Sumiran Rai, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Bhagwanpur Hat PS Case No. 177 of 2019 dated 28.08.2019, instituted under Sections 341, 323, 324, 307, 354, 379 and 504/34 of the Indian Penal Code.;


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