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Patna High Court – Orders
Mithlesh Singh @ Dhananjay Singh vs The State Of Bihar on 23 March, 2011
             IN THE HIGH COURT OF JUDICATURE AT PATNA
                       Cr.Misc. No.8379 of 2011
         MITHLESH SINGH @ DHANANJAY SINGH, S/o Sarvdeo Singh.
                                Versus
                         THE STATE OF BIHAR
                               -----------

02. 23.03.2011 Heard learned counsel for the petitioner,

informant and the State.

The petitioner seeks bail in a case instituted for

the offences under Section 302/34 of the Indian Penal

Code and Section 27 of the Arms Act.

Considering that the petitioner is said to have

caused the death of the deceased and kept absconding for

a period of about six years, I am not inclined to grant bail

to the petitioner. The prayer for bail is rejected.

The Trial Court is directed to expedite the trial.

(Anjana Prakash, J.)
Vikash/-


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