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Bablu Ansari @ Dablu Ansari vs State Of Bihar on 1 July, 2010

Patna High Court – Orders
Bablu Ansari @ Dablu Ansari vs State Of Bihar on 1 July, 2010
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                                   Cr.Misc. No.8484 of 2010
                      BABLU ANSARI @ DABLU ANSARI S/O HUKUM MIAN
                                               Versus
                                       STATE OF BIHAR
                                             -----------

3. 1.7.2010 Heard learned Counsel for the petitioner and the State.

The petitioner seeks bail in a case instituted for the

offence under Sections 392 and 365 of the Indian Penal Code.

The petitioner is not named in the first information

report and when one Pappu Kumar Sah was arrested, he disclosed

the complicity of the petitioner in the alleged kidnapping of the

driver of a jeep after looting it away.

In view of such, I am not inclined to grant bail to the

petitioner.

The prayer for bail is rejected.

However, the petitioner may renew his prayer for bail

after framing of charge.

The Magistrate concerned is directed to immediately

commit the case to the court of Sessions. It is made clear that the

petitioner’s case will not be bifurcated for purposes of this order.

( Anjana Prakash, J. )

Narendra/

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