Posted On by &filed under High Court, Patna High Court - Orders.


Patna High Court – Orders
Murari Singh vs The State Of Bihar on 2 July, 2010
              IN THE HIGH COURT OF JUDICATURE AT PATNA
                         Cr.Misc. No.22273 of 2010
                  MURARI SINGH                             ...... Petitioner
                                    Versus
                  THE STATE OF BIHAR                   ......... Opp. Party
                                   -----------

2. 02.07.2010 Heard learned counsel for the petitioner and

learned counsel for the State.

The submission in a police case under Sections

353, 307/34 of the Indian Penal Code and 25(1-B) A, 26,

35, 27 of the Arms Act is of false implication. The co-

accused with common allegations has been granted bail in

Cr. Misc. No. 19248 of 2010 noticing absence of any fire

arm injury in an allegation of firing.

Let the petitioner, above named, be enlarged on

bail on furnishing bail bonds of Rs.20,000/- (Twenty

thousand) with two sureties of the like amount each to the

satisfaction of learned F.T.C. No. V. Begusaria in

connection with S.T. No. 364 of 2010.

       S.S.                                                  (Navin Sinha, J.)
 

Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.119 seconds.