Amar @ Amarnath Prasad vs The State Of Bihar on 14 July, 2011

Patna High Court – Orders
Amar @ Amarnath Prasad vs The State Of Bihar on 14 July, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Cr.Misc. No.19798 of 2011
                        Amar @ Amarnath Prasad, S/O-Raghubar Prasad
                                            Versus
                                    The State Of Bihar
                                          -----------

02 14.07.2011 Heard learned counsel for the petitioner as well as

learned Additional Public Prosecutor for the State.

Petitioner is not named in the first information report

and his name surfaced in this case in course of investigation and after

that he was arrested and made his confessional statement before the

police. The investigation has already been completed and except the

aforesaid confessional statement, there is nothing against the

petitioner.

Considering the aforesaid facts and circumstances as

well as submissions of the parties, let the petitioner be released on bail

on furnishing bail bonds of Rs. 10,000/- (Ten Thousand) with two

sureties of the like amount each to the satisfaction of Chief Judicial

Magistrate, Saran at Chapra in connection with Chapra Town P.S.

Case No. 18 of 2011.

     SHAHZAD                                ( Hemant Kumar Srivastava, J.)
 

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