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Patna High Court – Orders
Naresh Singh @ Rajesh Singh vs State Of Bihar on 16 September, 2011
                       IN THE HIGH COURT OF JUDICATURE AT PATNA
                            Criminal Miscellaneous No.23316 of 2010
                                 Naresh Singh @ Rajesh Singh
                                               Versus
                                         State Of Bihar
                                  ----------------------------------

04. 16.09.2011 Heard learned counsel for the petitioner and

learned counsel for the State.

Torture for demand of dowry is the allegation

followed by second marriage with another lady not entitled

for bail.

Accordingly, petitioner’s prayer for

anticipatory bail stands rejected.

Vikash                                                 (Mandhata Singh, J.)
 

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