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Jharkhand High Court
Md.Nisar vs State Of Jharkhand & Anr on 16 November, 2011
                 IN THE HIGH COURT OF JHARKHAND AT RANCHI
                             B.A. No.6258 of 2011

          Md. Nisar                                         .....   Petitioner
                                   Versus
          The State of Jharkhand and another                ....      Opposite Parties

          CORAM:         HON'BLE MR. JUSTICE H.C. MISHRA

          For the Petitioner          :       Mr. A.K. Sahani
          For the State               :       A. P.P.

                                  -----
4/16.11.2011

Heard learned counsel for the petitioner and learned A.P.P. for the
Prosecution.

Petitioner has been made accused for the offence under Section 376 of the
Indian Penal Code in connection with P.C.R. Case no.639 of 2007.

There is direct allegation against the petitioner to have committed rape
upon the complainant.

In the facts and circumstances of the case, I am not inclined to release the
petitioner on bail. Accordingly, prayer for bail stands rejected.

(H. C. Mishra, J)
R.Kumar


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