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Patna High Court – Orders
Mukund Kumar vs The State Of Bihar & Anr. on 12 October, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                       Criminal Miscellaneous No.33913 of 2011
                                    Mukund Kumar
                                          Versus
                             The State Of Bihar & Anr.
                             ----------------------------------

02. 12.10.2011 Petitioner being husband is apprehending

his arrest in a complaint case in which cognizance has

been taken under Sections 323, 498A, 379 of the I.P.C.

and Section ¾ of the Dowry Prohibition Act.

Petitioner is ready to keep the complainant

as wife with full dignity and honour.

In the circumstance, let notices be issued to

O.P. No. 2 by registered post as well as ordinary

process, for which requisites etc must be filed within a

period of two weeks.

Let ordinary process of notice be served to

the complainant through her lawyer appearing before

learned Court below through the office of learned

S.D.J.M., Rosera, Samastipur.

Let petitioner and O.P. No. 2 appear in

person on 11th of January, 2012 at 2:10 in Chambers.

Let no coercive steps be taken against the

petitioner in connection with T.R. No. 2272 of 2010(C.R.

No. 766 of 2009), pending in the Court of S.D.J.M.,

Rosera, Samastipur.

Let the order of this Court be transmitted
through FAX to the learned Court below at the cost of

the petitioner.

(Dinesh Kumar Singh, J)
Shageer


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