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Patna High Court – Orders
Ashok Kumar Shukla vs The State Of Bihar & Ors on 16 November, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                     CWJC No.19554 of 2011
                   Ashok Kumar Shukla, S/O Sri Suresh Shukla R/O Vill.- Shukulapura,
                   P.S.- Ara Muffasil, Distt.- Bhojpur (Ara)
                                                     Versus
                   1. The State of Bihar through the Chief Secretary, Govt. of Bihar,
                   Patna.
                   2. The Director General of Police, Bihar, Patna.
                   3. The Inspector General of Police, Patna, Bihar, Patna.
                   4. The Deputy Inspector General of Police, Patna, Bihar, Patna.
                   5. The Superintendent of Police, Munger.
                                                -----------

02. 16.11.2011 Counsel for the petitioner submits that the issue

raised by him in the present writ application is now covered by

the decision rendered in LPA No.831 of 2009.

The writ application is disposed of with an

observation that if the case of the petitioner comes within the

ambit of said decision, the respondents will be guided by the

same.

rkp                                                      ( Ajay Kumar Tripathi, J.)
 

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