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Dinesh Prasad Thakur vs The State Of Bihar on 22 December, 2010

Patna High Court – Orders
Dinesh Prasad Thakur vs The State Of Bihar on 22 December, 2010
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                               Cr.Misc. No.44123 of 2010
                              DINESH PRASAD THAKUR
                                           Versus
                                 THE STATE OF BIHAR
                                         -----------

2/ 22.12.2010 Let the petitioner approach the lower court first and in

case the prayer of the petitioner is declined, he may move this Court

for grant of bail.

Needless to say, the lower court shall indicate in the order

the stage of the trail and the approximate time it shall take in

concluding if the trial is pending.

The petition is dismissed with the aforesaid

observation/direction.

      Anil/                                            ( Dharnidhar Jha, J.)
 

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