RAM KUMAR AZAD Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-25
HIGH COURT OF PATNA
Decided on May 18,2021

Ram Kumar Azad Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Bhim Kumar Yadav, learned counsel for the petitioner and Mr. Umeshanand Pandit, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Motihari Bapudham (GRP Motihari) Rail PS Case No. 88 of 2018 dated 14.12.2018, instituted under Section 379 of the Indian Penal Code to which later on Section 411 of the Indian Penal Code was added.;


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