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Patna High Court – Orders
Parbati Devi vs State Of Bihar on 16 June, 2010
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Cr.Misc. No.20380 of 2010
                           PARBATI DEVI WIFE OF METHO SAH
                                             Versus
                                    STATE OF BIHAR
                                        ----

2. 16.6.2010 Heard learned counsel for the petitioner and the State.

The petitioner seeks anticipatory bail in a case

instituted for the offence under sections 304B, 498A, 120B and

201/34 of the Indian Penal Code and ¾ of the Dowry Prohibition

Act.

Considering that the petitioner is the mother-in-law of

the deceased as also the submission that she was separate in

mess, let the petitioner, above named, in the event of her

surrender within four weeks from today in connection with

Nayagaon P.S.case No.32 of 2009 shall be released on

anticipatory bail on furnishing bail bonds of Rs. 5,000/- (five

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

satisfaction of the Chief Judicial Magistrate, Begusarai, subject

to the conditions as laid down u/s.438(2) Cr.P.C. and (i) that

one of the bailors will be a close relative of the petitioner, who

will give an affidavit giving genealogy as to how he is related

with the petitioner. The bailors will undertake to furnish

information to the court about any change in the address of the

petitioner, (ii) that the petitioner shall undertake to be

represented on the first date after cognizance and in case she

fails to do so, her bail bond shall be liable to be cancelled, (iii)

that the petitioner will give an undertaking that she will receive
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the police papers on the given date and be present on the date

fixed for charge and if she fails to do so on two given dates and

delays the trial in any manner, her bail will be liable to be

cancelled for reasons of misuse and (iv) that the petitioner will

be well represented on each date and if she fails to do so on

two consecutive dates, her bail will be liable to be cancelled.

Narendra/                        ( Anjana Prakash, J. )
 

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