Bidya Nand Mandal vs State Of Bihar on 28 March, 2011

Patna High Court – Orders
Bidya Nand Mandal vs State Of Bihar on 28 March, 2011
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                            CR. APP (SJ) No.559 of 2007
                               BIDYA NAND MANDAL
                                         Versus
                                  STATE OF BIHAR
                                       -----------

8. 28.3.2011 I.A.No. 626 of 2011

Heard.

Regard being had to the facts of the case, the Court

is not inclined to direct the release of the appellant on bail. More

over, the prayer for bail of the appellant was dismissed on

5.8.2010.

This I.A. is dismissed.

However, the appellant may renew his prayer for

bail after completing one year from 5.8.2010.

        Kanth                                            ( Dharnidhar Jha, J.)
 

Leave a Reply

Your email address will not be published. Required fields are marked *

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *