Lali Yadav vs The State Of Bihar on 20 April, 2011

Patna High Court – Orders
Lali Yadav vs The State Of Bihar on 20 April, 2011
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Cr.Misc. No.13504 of 2011
                        LALI YADAV, SON OF LATE KEDAR YADAV
                                           Versus
                                 THE STATE OF BIHAR
                                         -----------

2. 20.4.2011 By an order dated 27.7.2010 passed in Cr. Misc.

25324 of 2010, the petitioner’s wife was directed to be one of

the bailor but since the petitioner is unmarried, he has prayed

for his mother be substituted in her place.

Let the order dated 27.7.2010 passed in Cr. Misc.

25324 of 2010 be modified to that extent.

The application stands allowed.

Let this order be communicated to the court of F.T.C.

III, Siwan, in Sessions Trial No. 246 of 2009 arising out of

Siswan (Chainpur) P.S. Case No. 84 of 2004, through FAX at

the cost of the petitionr.

( Anjana Prakash, J.)
S.Ali

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