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Patna High Court – Orders
Dinesh Bind & Ors. vs The State Of Bihar on 19 August, 2011
                     IN THE HIGH COURT OF JUDICATURE AT PATNA
                         CRIMINAL APPEAL (DB) NO.806 OF 2011
                1. DINESH BIND S/O LATE MAHABIR BIND
                2. JARIK BIND S/O LATE MAHABIR BIND
                3. UMESH BIND S/O LATE KALLAR BIND
                4. BAHADUR BIND S/O LATE BALMIKI BIND
                ALL R/O VILLAGE- KHETALPURA, P.S.- ASTHAWAN (SARE),
                DISTRICT- NALANDA
                                           VERSUS
                                 THE STATE OF BIHAR
                               ----------------------------------

2 19/08/2011 This appeal is admitted for hearing.

Call for the lower court records.

On the point of bail, Mr. Ajay Kumar

Thakur, learned counsel for the appellants submitted

that allegations against all the appellants are general

in nature.

Considering the facts and circumstances of

the case, during the pendency of the appeal, the

appellants above named are directed to be released on

furnishing of bail bonds of Rs. 10,000/- (ten

thousand) each with two sureties of the like amount

each to the satisfaction of the learned 4th Additional

Sessions Judge, Nalanda at Biharsharif in Sessions

Trial No. 81 of 1993.

(Shyam Kishore Sharma, J.)

(Sheema Ali Khan, J.)
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