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Prahlad Paswan vs State Of Bihar on 26 March, 2011

Patna High Court – Orders
Prahlad Paswan vs State Of Bihar on 26 March, 2011
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Cr.Misc. No.15889 of 2010
                   PRAHLAD PASWAN,
                         son of Late Chhedan Paswan,
                         resident of Village Sewai,
                         P.S. Dhanarua, District-Patna.
                                                       ----Petitioner
                                              Versus
                                      STATE OF BIHAR
                                           -----------

5. 26.3.2011 Heard learned counsel for the petitioner and the State.

After some arguments, Mr. F.R. Mallick, learned counsel

appearing for the petitioner seeks permission to withdraw the

application to enable the petitioner to appear in connection with

Dhanaura P.S. Case No.66/05 in the court below and make an

application for regular bail. In case the petitioner appears in the

court below and makes an application for regular bail, the same be

considered on its own merits in accordance with law without being

prejudiced by the present order.

With the above observations, the application is dismissed

as withdrawn.

      PNM                                       (Shailesh Kumar Sinha, J.)
 

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