INDAL SEN YADAV Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-108
HIGH COURT OF PATNA
Decided on June 23,2021

Indal Sen Yadav Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Ravi Shankar Sahay, learned counsel for the petitioner and Mr. Choubey Jawahar, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner is in custody in connection with Bagaha (Pathkhauli) PS Case No. 363 of 2019 dated 29.06.2019, instituted under Sections 302 and 120B/34 of the Indian Penal Code.;


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