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Patna High Court – Orders
Mahanth Raut vs State Of Bihar on 23 August, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                           Criminal Miscellaneous No.36339 of 2009
                                        Mahanth Raut
                                            Versus
                                       State Of Bihar

10/   23.08.2011

Heard learned counsel for the petitioner and learned

counsel for the State.

Petitioner is father-in-law of the complainant.

Submission is that for differences in between the wife and husband,

petitioner is apprehending his arrest.

Taking the same into consideration, prayer of the

petitioner for bail is allowed.

In the event of arrest or surrender within one month

from the date of receipt/production of a copy of this order, above

named petitioner shall 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 S.D.J.M., Sikharana at Motihari in

connection with Complaint Case No. 266 of 2008 subject to the

conditions as laid down under Section 438(2) of the Cr. P.C.

      Shail                                                     (Mandhata Singh, J.)
 

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