LALLAN CHAUDHARY Vs. STATE OF BIHAR
LAWS(SC)-2006-10-25
SUPREME COURT OF INDIA
Decided on October 12,2006

LALLAN CHAUDHARY Appellant
VERSUS
STATE OF BIHAR Respondents


Referred Judgements :-

RAMESH KUMARI VS. STATE N C T OF DELHI [REFERRED TO]



Cited Judgements :-

SHIV INDER SINGH AND ORS. VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-5-340] [REFERRED TO]
LALITA KUMARI VS. GOVT. OF U.P. [LAWS(SC)-2013-11-15] [REFERRED TO]
RABINDRANATH SATPATHY VS. SINA SETHY [LAWS(ORI)-2009-8-14] [REFERRED TO]
FARID KHAN VS. STATE OF M.P. [LAWS(MPH)-2019-4-158] [REFERRED TO]
SUBHKARAN LUHARUKA VS. STATE GOVT OF NCT OF DELHI [LAWS(DLH)-2010-7-152] [REFERRED TO]
ABDUL SUFAN VS. STATE OF TRIPURA [LAWS(GAU)-2009-11-43] [REFERRED TO]
KALPANA PAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-8-176] [REFERRED TO]
ANDHARA PRADESH CIVIL LIBERTIES COMMITTEE VS. STATE OF A P [LAWS(APH)-2007-7-86] [REFERRED TO]
K R RAVI RATHINAM VS. DIRECTOR GENERAL OF POLICE, KAMARAJAR SALAI; INSPECTOR GENERAL OF POLICE; COMMISSIONER OF POLICE; SECRETARY, MINISTRY OF INFORMATION AND BROADCASTING; SECRETARY, INFORMATION AND CINEMA; CHIEF PRODUCER, GOVERNMENT OF INDIA FILMS DIVISION; ROCKLINE; B PONKU [LAWS(MAD)-2014-12-403] [REFERRED]
BARE LAL VS. DEEPA [LAWS(MPH)-2016-12-118] [REFERRED TO]
MANISH KUMAR CHOUKSAY VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-5-243] [REFERRED TO]
SHIBAMOY DUTTA VS. STATE OF BIHAR & ORS [LAWS(PAT)-2014-6-75] [REFERRED TO]
ALEQUE PADAMSEE VS. UNION OF INDIA [LAWS(SC)-2007-7-67] [REFERRED TO]
VARSHA RANI VS. STATE THROUGH COMMISSIONER OF POLICE DELHI [LAWS(DLH)-2018-12-384] [REFERRED TO]
VIJAY PANDIT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-1-190] [REFERRED TO]
BHARAT A PATEL VS. MAHENDRABHAI NARANBHAI PATEL [LAWS(GJH)-2013-9-57] [REFERRED TO]
SHWETA BHADAURIA VS. STATE OF M.P. [LAWS(MPH)-2016-12-112] [REFERRED TO]
SHAYAMSUNDER R AGARWAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-4-95] [REFERRED TO]
JWALA JAMBUVANTRAO DHOTE VS. COMMISSIONER OF POLICE [LAWS(BOM)-2022-8-162] [REFERRED TO]
MICHAEL VARGHESE VS. HONOURABLE SHRI PINARAYI VIJAYAN, CHIEF MINISTER OF KERALA, TRIVANDRUM [LAWS(KER)-2020-7-73] [REFERRED TO]
C KRISHNAMOORTHY VS. STATE [LAWS(MAD)-2011-6-527] [REFERRED TO]
K N SHARMA VS. STATE OF GUJARAT [LAWS(GJH)-2010-8-363] [REFERRED TO]
VIVEK GARG VS. STATE [LAWS(DLH)-2016-10-21] [REFERRED TO]
TAPAS PAUL VS. BIPLAB KUMAR CHOWDHURY [LAWS(CAL)-2014-9-102] [REFERRED TO]
KANUBHAI SHAMAJIBHAI DAYANI VS. STATE OF GUJARAT [LAWS(GJH)-2007-7-62] [REFERRED TO]
A. SOWFILA VS. THE COMMISSIONER OF POLICE, MADURAI CITY, [LAWS(MAD)-2008-4-391] [REFERRED TO]
RAMYASH TIWARI VS. STATE OF M P [LAWS(MPH)-2013-3-72] [REFERRED TO]
SANDEEP RAMMILAN SHUKLA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-10-34] [REFERRED TO]
DOLIBEN KANTILAL PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2012-11-6] [REFERRED TO]
JERUSALEM MATHAI, HYDERABAD VS. STATE OF TELANGANA [LAWS(APH)-2016-6-94] [REFERRED TO]
DHARMA RAJAN VS. STATE OF KERALA [LAWS(KER)-2014-4-3] [REFERRED TO]
Hongkong and Shanghai Banking Corporation Ltd., through authorized representative, Mr. Manoj Puroshottam Paradkar VS. Lisa Apparels Pvt. Ltd., r/by its Managing Director Mr. R. Subrahmanyam Iyer, Mr. R. Subrahmanyam Iyer S/o V. Ragavan Iyer and [LAWS(KAR)-2010-7-62] [REFERRED TO]
LAXMI SHARMA VS. STATE OF M.P. [LAWS(MPH)-2007-3-130] [REFERRED TO]
JOHN C V ALIAS JOHN PERUVANTHANAN VS. STATE OF KERALA [LAWS(KER)-2008-1-1] [REFERRED TO]
CHARU KISHOR MEHTA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-10-149] [REFERRED TO]
WASEEM HAIDER VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2020-12-70] [REFERRED TO]
KAJA RAMA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2023-11-56] [REFERRED TO]
KHANDELWAL BUILDERS PVT. LTD. VS. STATE [LAWS(DLH)-2012-11-354] [REFERRED TO]
K. LALL VS. GOVT. OF NCT OF DELHI AND ANR. [LAWS(DLH)-2010-9-367] [REFERRED TO]
K.V. BHASKAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-11-17] [REFERRED TO]
UMESH KUMAR BOHARE VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2020-7-11] [REFERRED TO]
A RAJAMMAL VS. SUPERITENDENT OF POLICE [LAWS(MAD)-2009-2-216] [REFERRED TO]
Sripati Charan Sahu VS. State of Orissa [LAWS(ORI)-2007-1-64] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)This appeal is preferred by the accused, nine in numbers, against the judgment and order dated 8.10.2002 passed by the High Court whereby the High Court directed the concerned Magistrate to proceed in the matter in accordance with law as contained in Section 209 of the Code of Criminal Procedure.
(3.)We have heard learned counsel for the appellant as well as the learned public prosecutor for the State.


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