SUNIL SINGH Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-87
HIGH COURT OF PATNA
Decided on June 21,2021

SUNIL SINGH Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Madhuresh Prasad,J. - (1.) This case has been listed today for consideration through Video Conferencing.
(2.) Heard learned counsel for the appellant, learned counsel for the complainant and the learned Special PP for the State.
(3.) The appellant has preferred the present Appeal under Section 14 - A of Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act (for brevity, SC/ST Act), 1989 against the refusal of his prayer for regular bail vide order dated 27.11.2020 passed by Additional Sessions Judge I -cum- Special Judge, SC/ST Act, Saran at Chapra in a case registered under Sections 341, 323, 386 of Indian Penal Code and Sections 3 (I) (r) (s) of SC/ST Act in connection with SC/ST Police Station (for brevity, PS) Case No 27 of 2020.;


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