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Madan Sharma vs State Of Bihar on 18 November, 2010

Patna High Court – Orders
Madan Sharma vs State Of Bihar on 18 November, 2010
             IN THE HIGH COURT OF JUDICATURE AT PATNA
                       Cr.Misc. No.37967 of 2010
                 MADAN SHARMA, son of Rajendra Thakur
                                 Versus
                           STATE OF BIHAR
                                -----------

2/- 18.11.2010 Heard learned counsel for the parties.

Demand of dowry and killing for non-fulfillment was the

allegation, which was thoroughly investigated by the I.O. After

investigation the police submitted final form, finding the case false as

the deceased died due to snake bite. It has also been submitted that on

protest petition, the case was proceeded as Complaint Case and after

enquiry under section 202 Cr. P.C. the learned Magistrate found prima

facie case under Section ¾ of the Dowry Prohibition Act, which is

doubted on the ground that the marriage was of the year 2000, there

was no occasion for making of any demand and every provision is

made for informants son and daughter jointly by all the family

members including this petitioner.

Thus, having regard to the facts and circumstances of the

case, in the event of arrest of surrender within one month from the date

of communication of this order, the above named petitioner shall be

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

each with two sureties of the like amount each to the satisfaction of the

Judicial Magistrate, 1st Class, Hilsa, Nalanda in Complaint Case

No.663 ( C) of 2009, subject to the condition as laid down under

section 438 (2) Cr. P.C.

( Mandhata Singh, J.)
Ashwini/-

2

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