TABLA Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-106
HIGH COURT OF PATNA
Decided on June 22,2021

Tabla Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Nachiketa Jha, learned counsel for the petitioner and Ms. Anita Kumari, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Mushahari PS Case No. 288 of 2019 dated 09.12.2019, instituted under Sections 414/401/467/468/420/471/120B of the Indian Penal Code.;


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