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Patna High Court – Orders
Jangli Ram vs The State Of Bihar on 1 July, 2010
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                            CR. APP (DB) No.319 of 2010
      JANGLI RAM, SON OF SRI RAM GULAM RAM, RESIDENT OF VILLAGE-POKHARAN,
      TOLE BHARWAN DIH, P.S. BIRAUL, DISTRICT-DARBHANGA.
                                                                  .....Appellant.
                                       Versus
      THE STATE OF BIHAR                                         .....Respondent.
                                      -----------

03/ 01.07.2010 Learned Counsel for the appellant is

permitted to make necessary correction in

Paragraph-18 and the prayer portion of the

brief.

Heard learned Counsel for the appellant

and learned Counsel for the State on the prayer

for bail of the appellant namely Jangli Ram.

Allegation against the appellant is of

giving spade blow and when the injured fell

down then he throttled the deceased.

It has been submitted that the doctor has

not found any corresponding injury. No spade

injury was found on the head. There was no

evidence of throttling in course of post-mortem

on the deceased.

Considering the facts and circumstances

of the case, the appellant namely Jangli Ram,

during the pendency of this appeal, is directed

to be released from custody on bail on

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

thousand) with two sureties of the like amount
2

each to the satisfaction of Shri Braj Nandan

Prasad, the learned 2nd Additional Sessions

Judge/his successor court, Darbhanga in

connection with Sessions Trial No. 351 of 2004.

(Shyam Kishore Sharma, J.)

(Gopal Prasad, J.)
kksinha/


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