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Patna High Court – Orders
Binod Ray vs The State Of Bihar on 24 March, 2011
                IN THE HIGH COURT OF JUDICATURE AT PATNA
                           Cr. Misc. No.5569 of 2011
                                BINOD RAY
                                    Versus
                            THE STATE OF BIHAR
                                   -----------

02 24.03.2011 Learned counsel for the State is present.

The learned District Judge has noted in his order that

the stolen motorcycle was recovered from the possession of the

petitioner and that petitioner has criminal antecedents.

Learned counsel for the petitioner has not brought on

record any material to contradict and/or explain these two

observations.

Let specific affidavit be filed in that regard by the

petitioner.

List this case after such an affidavit is filed.

Trivedi/ (Navaniti Prasad Singh, J.)


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