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Jharkhand High Court
Mithilesh Mehta @ Mithlesh Mehta vs State Of Jharkhand on 18 November, 2011
                 IN THE HIGH COURT OF JHARKHAND AT RANCHI
                             B.A. No.7695 of 2011

          Mithilesh Mehta @ Mithlesh Mehto               .....   Petitioner
                                   Versus
          The State of Jharkhand                         ....      Opposite Party

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

          For the Petitioner         :      Mr. Deepak Kumar
          For the State              :      A. P.P.

                                  -----
2/18.11.2011

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

Petitioner has been made accused for the offence under Sections 461 and
379 of the Indian Penal Code in connection with Chandwara P.S. Case no.16 of
2011, corresponding to G.R. No.163 of 2011.

The case relates to theft of explosive material from the Magazine of
Vananchal Enterprises.

In the facts and circumstances of the case, I am inclined to release the
petitioner on bail. Accordingly, the petitioner Mithilesh Mehta @ Mithlesh Mehto is
directed to be released on bail, on furnishing bail bond of Rs.10,000/- (Rupees
Ten Thousand) with two sureties of like amount each to the satisfaction of learned
Chief Judicial Magistrate, Koderma, in connection with Chandwara P.S. Case
no.16 of 2011, corresponding to G.R. No.163 of 2011.

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


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