RAHUL KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-7-15
HIGH COURT OF PATNA
Decided on July 01,2021

RAHUL KUMAR Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Nasrul Hoda Khan, learned counsel for the petitioner and Mr. Ajay Kumar Jha, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Nawkothi PS Case No. 115 of 2020 dated 29.07.2020, instituted under Section 30(a) of the Bihar Prohibition and Excise Act, 2016 (hereinafter referred to as the 'Act').;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.