KALESHWAR MANDAL Vs. STATE OF BIHAR
LAWS(PAT)-2021-7-5
HIGH COURT OF PATNA
Decided on July 05,2021

Kaleshwar Mandal Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) The case has been taken up out of turn on the basis of motion slip filed by learned counsel for the petitioners on 28.04.2021, which was allowed.
(3.) Heard Mr. Nafisuzzoha, learned counsel for the petitioners and Ms. Meena Singh, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.;


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