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Nawal Mandal vs The State Of Bihar on 1 August, 2011

Patna High Court – Orders
Nawal Mandal vs The State Of Bihar on 1 August, 2011
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                          CR APPL (DB) No 500 of 2011
                                Nawal Mandal
                                    Versus
                               The State Of Bihar
                                   -----------

3 01.08.2011 The informant is the own brother of the appellant. He

made a statement, which has been recorded as first information

report, clearly stating that the appellant shot him. He was taken to

the Hospital and after ten days of treatment, he died though the

cause of death has not been proved. There is no post mortem

examination.

In our view, the statement of the informant, that it is the

appellant who shot, can be treated as dying declaration as well.

Be that as it may, we are not inclined to release the

appellant on bail. Prayer for bail of appellant is, accordingly,

rejected for the present.

    M.E.H./                                      (Navaniti Prasad Singh)


                                                 (Ashwani Kumar Singh)
 

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