KAJAL PARVIN Vs. STATE OF BIHAR
LAWS(PAT)-2022-3-35
HIGH COURT OF PATNA
Decided on March 10,2022

Kajal Parvin Appellant
VERSUS
STATE OF BIHAR Respondents


Referred Judgements :-

SHAFIN JAHAN VS. ASOKAN K.M. & ORS. [REFERRED TO]


JUDGEMENT

- (1.) The petitioner in the present writ application prays for her release from the After Care Home/Remand Home, Gaighat, Patna City, Patna. She has claimed her release mainly on the ground that she is major. The petitioner is looking for her release to enable her to settle in life.
(2.) The writ petitioner has disclosed that her own father and mother died. Her step father and mother wanted to sell her, so she left her house on 10/11/2011 and reached Kishanganj. A man, whose name has been disclosed in the writ application, wanted to marry her but she raised an alarm, he was booked and sent to jail and the petitioner was sent to the Remand Home, Kishanganj because no one was ready to keep her in his house.
(3.) She further narrates that she travelled several Remand Homes from Kishanganj to Araria and then finally she was transferred to Remand Home, Patna City on 10/7/2020, since then she is in Gaighat Patna City, Patna. She has expressed her desire to marry and live a proper life.;


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