SAFIDA KHATOON Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-14
HIGH COURT OF PATNA
Decided on June 25,2021

Safida Khatoon Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Uday Kumar, learned counsel for the petitioners and Mr. Jharkhandi Upadhyay, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Sitamarhi PS Case No. 137 of 2020 dated 25.02.2020, instituted under Sections 363 and 366A/34 of the Indian Penal Code.;


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