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Patna High Court – Orders
Amit Kumar Singh vs The State Of Bihar on 16 November, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                                  Criminal Miscellaneous No.35132 of 2011
                   ======================================================

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

2 16-11-2011 Heard learned counsels for the petitioner and the State.

The petitioner is languishing in custody since 08.06.2011 in

a case registered under Section 379 of the Indian Penal Code.

It is alleged that the informant’s motorcycle was stolen

away which was recovered from the Kulharia Complex and from

the place of recovery, the petitioner was apprehended when he

confessed the guilt.

It is orally submitted by learned counsel for the petitioner

that the petitioner has no criminal antecedent.

Considering the aforesaid facts, let the above named

petitioner be released on bail on furnishing the bail bond of Rs.

10,000/- (ten thousand) with two sureties of the like amount each

to the satisfaction of learned Chief Judicial Magistrate, Patna in

connection with Pirbahore P.S. Case No. 125/2011.

(Dinesh Kumar Singh, J)

Amrendra Kumar/-


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