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Patna High Court – Orders
Banti Singh vs The State Of Bihar on 16 November, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                       Criminal Miscellaneous No.35586 of 2011
                                       Banti Singh
                                          Versus
                                  The State Of Bihar
                             ----------------------------------

02. 16.11.2011 Petitioner is languishing in custody since

06.05.2011 in a case registered under Sections 25(1-

B)A/26 of the Arms Act.

From the possession of the petitioner one

country made pistol and one cartridge were recovered.

A statement has been made in para 12 of

the petition that apart from the present case the

petitioner is involved in one other case only.

Considering the period under custody, let

the petitioner namely Banti Singh, be released on bail

on furnishing bail bond of Rs. 10,000/-(ten thousand)

with two sureties of the like amount each to the

satisfaction of Chief Judicial Magistrate, Bhojpur,

Arrah in connection with Arrah Muffasil P.S. Case No.

100 of 2011.

(Dinesh Kumar Singh, J)
Shageer


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