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Patna High Court – Orders
Ajay Prasad & Anr. vs The State Of Bihar on 16 November, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                                  Criminal Miscellaneous No.37315 of 2011
                   ======================================================

Ajay Prasad & Anr.

…. …. Petitioner/s
Versus
The State Of Bihar
…. …. Opposite Party/s
======================================================

2 16-11-2011 The present application has been filed for modification of

the order dated 20.05.2011 passed in Cr. Misc. No. 227 of 2011

to the extent of extending the period of surrender.

On the ground mentioned in the modification application

let the period of surrender be further extended by four weeks

from the date of receipt/production of the copy of the order in

connection with Excise Case No. 53/08, N.D.P.S. Case No.

11/08 pending in the court of learned Additional District and

Sessions Judge, 1st Gaya.

The order dated 20.05.2011 passed in Cr. Misc. No. 227

of 2011 stands modified to the extent as indicated above.

Let the order be communicated to the learned court below

through fax at the cost of the petitioner.

(Dinesh Kumar Singh, J)

Amrendra Kumar/-


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