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Khushwant Singh @ Maratha @ … vs The State Of Bihar on 16 November, 2011

Patna High Court – Orders
Khushwant Singh @ Maratha @ … vs The State Of Bihar on 16 November, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Criminal Miscellaneous No.32226 of 2011
                             Khushwant Singh @ Maratha @ Maratha Singh
                                                  Versus
                                          The State Of Bihar
                                       ----------------------------

03. 16.11.2011 Heard learned counsel for the petitioner and learned counsel for

the State.

For having in possession of two life cartridges, petitioner

remained in custody since 10.6.2011, hence is allowed bail.

Accordingly, let the above named petitioner be released on

bail on furnishing bail bond of Rs. 10,000/- (ten thousand) with two

sureties of the like amount each to the satisfaction of Shri Afzal

Alam, Judicial Magistrate, Ist Class, Jehanabad in connection with

Jehanabad P. S. Case No.310 of 2011.

 Vikash                                                    ( Mandhata Singh, J.)
 

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