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Patna High Court – Orders
Bahadur Yadav vs The State Of Bihar on 12 October, 2011
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                        Criminal Miscellaneous No.33355 of 2011
                   Bahadur Yadav son of late Bali Yadav, resident of Village-
                   Jamuar, Police Station-Dehri-on-sone, District-Rohtas.
                                                                           .....Petitioner
                                             Versus
                   The State Of Bihar
                                                                   .....Opposite Party
                                ----------------------------------

02 12.10.2011 Heard learned counsel for the petitioner and

learned Additional Public Prosecutor for the State.

The petitioner seeks bail in connection with

Amas P.S. Case No. 95 of 2010 for the offences punishable

under section 4/5 of Explosive Substances Act and section

17 of C.L.A. Act.

Learned counsel appearing on behalf of

petitioner submits that petitioner is innocent and has been

falsely implicated in this case only on the basis of the

confessional statement of co-accused Krishna Kumar

Sharma, who is arrested on the spot with explosive

substance.

On perusal of the First Information Report, it

appears that Krishna Kumar Sharma and Prabhu Tiwari

was arrested on the spot with dumpher from which about

1500 K.G. of explosive, recovered in three bags by the

informant, who is police officials on reaching at the spot

receiving secret information while two persons succeeded

to flee away. Accused Krishna Kumar Sharma has
2

disclosed the name of the petitioner who succeeded to flee

away.

Under the facts and circumstances of this case

and nature of offence, I am not inclined to grant bail to the

petitioner. However, the petitioner will be at liberty to

renew his prayer for bail after six months.

(Rajendra Kumar Mishra, J.)
Safik


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