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Patna High Court – Orders
Munna Prasad vs The State Of Bihar on 13 October, 2011
             IN THE HIGH COURT OF JUDICATURE AT PATNA
                       Cr.Misc. No.34115 of 2011
                             Munna Prasad
                                 Versus
                           The State Of Bihar
                                -----------

02. 13.10.2011 Petitioner is apprehending his arrest in a case

registered under Sections 406, 506 of the I.P.C.

It is alleged that petitioner took Rs.

5,23,000/- through cheque, three years prior to lodging

of the case on promise to return but the same was not

returned.

It is submitted by learned counsel for the

petitioner that the petitioner used to work as an employee

of the informant and for business transaction the

cheques were issued. Moreover the petitioner filed the

complaint case No. 374 of 2011 on 08.04.2011 against

the informant in which cognizance was taken under

Sections 420, 406 of the I.P.C. thereafter on 17.08.2011

the present case has been lodged.

Lodging of the case prior in time by the

petitioner clouds the bona fide of the accusation, let the

petitioner namely Munna Prasad, in the event of his

arrest or surrender before learned Court below within a

period of 12 weeks from today, be released on

anticipatory bail on furnishing bail bond of Rs. 10,000/-

(ten thousand) with two sureties of the like amount each
to the satisfaction of Chief Judicial Magistrate, Sasaram,

Rohtas in connection with Nokha P.S. Case No. 143 of

2011.

(Dinesh Kumar Singh, J)
Shageer


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