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Patna High Court – Orders
Prameshwar Sharma vs The State Of Bihar on 18 March, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Cr.Misc. No.6061 of 2011
                                 PRAMESHWAR SHARMA
                                       Versus
                                 THE STATE OF BIHAR
                                    -----------

02. 18.03.2011. Heard.

Regard being had to the facts that no

specific allegation against this petitioner,

let the above named petitioner be released

from custody on furnishing bond of

Rs.10,000/-(ten thousand) with two sureties

of the like amount each to the satisfaction

of Fast Track Court No.IInd Madhepura in

Sessions Trial No.28(B)/2001 arising out of

Udakishunganj P.S.case No.196 of 1996.

B.Kr.                                      ( Dharnidhar Jha,J.)
 

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