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Patna High Court – Orders
Jai Shankar Paswan @ Jai Shankar vs The State Of Bihar on 12 September, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Cr. Misc. No.29638 of 2011
                  Jai Shankar Paswan @ Jai Shankar son of Bachan Paswan
                                          Versus
                                    The State Of Bihar
                                         -----------

2/ 12.09.2011 Heard learned counsel for the petitioner and the State.

The petitioner seeks bail in a case instituted for the

offence under sections 363, 364-A, 120-B/34 of the Indian Penal

Code.

Considering that the petitioner is named in the

confessional statement of the co-accused showing his complicity in

the present case instituted for kidnapping for the purpose of ransom,

I am not inclined to grant bail to petitioner.

Prayer for bail is rejected.

The trial court is directed to expedite the trial in view of

the serious nature of the offence.

          JA/-                                                     (Anjana Prakash,J.)
 

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