GAGANDEO PRASAD Vs. STATE OF BIHAR
LAWS(PAT)-2021-7-25
HIGH COURT OF PATNA
Decided on July 02,2021

Gagandeo Prasad Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Shanti Bhushan Singh, learned counsel for the petitioner and Mr. Arun Kumar, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Runnisaidpur PS Case No. 547 of 2015 dated 13.10.2015, instituted under Sections 341, 323, 324, 307 and 379 of the Indian Penal Code.;


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