Dharmendra Sao vs State Of Bihar on 1 March, 2011

Patna High Court – Orders
Dharmendra Sao vs State Of Bihar on 1 March, 2011
                    IN THE HIGH COURT OF JUDICATURE AT PATNA
                                     Cr.Misc. No.37631 of 2010
                       DHARMENDRA SAO son of Paras Sao, resident
                       of village- Pahadpura, P.S.-Biharsharif, Dist.-Nalanda
                                          Versus
                                      STATE OF BIHAR
                                         -----------

4. 1.3.2011. Mr.Raj Kishore Prasad No.1, learned counsel for the

petitioner submits that during the pendency of the present petition

the petitioner has already been acquitted and, as such, the petition

has become infructuous.

Accordingly, the petition is dismissed as the same

has become infructuous.

Md.S.                                         ( Rakesh Kumar, J.)
 

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