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Patna High Court – Orders
Anil Kumar & Anr. vs The State Of Bihar on 13 October, 2011
                     IN THE HIGH COURT OF JUDICATURE AT PATNA
                                  Criminal Miscellaneous No.34306 of 2011
                   ======================================================

1. Anil Kumar

2. Bikash Kumar @ Vikash Kumar
Versus
The State Of Bihar
2 13-10-2011 Heard learned counsels for the petitioners and the State.

The petitioners being the cousin of the husband are

languishing in custody since 16.07.2011 in a case registered under

Sections 302 and 201/34 of the Indian Penal Code.

The accusation is of killing the sister of the informant

for non-fulfillment of the dowry demand. The marriage alleged to

have taken place in the year 2003.

It is submitted that there is general accusation against

the entire family members of the husband including the petitioners.

It is further submitted that the petitioners are residing

separately from the husband’s family.

Considering the aforesaid facts, let the above named

petitioners be released on bail, on furnishing bail bond of Rs.

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

each to the satisfaction of the learned Chief Judicial Magistrate,

Bhojpur in connection with Ara Muffasil P.S. Case No.

132/2011.

(Dinesh Kumar Singh, J)
Amrendra Kumar/-


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