SUSHILA DEVI (FEMALE) Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-4
HIGH COURT OF PATNA
Decided on June 24,2021

Sushila Devi (Female) Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Rabindra Nath Singh, learned counsel for the petitioner and Mr. Md. Mushtaque Alam, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioner apprehends arrest in connection with Khaira (Nagra) PS Case No. 77 of 2020 dated 12.03.2020, instituted under Sections 304(B)/34 of the Indian Penal Code.;


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