Posted On by &filed under High Court, Patna High Court - Orders.


Patna High Court – Orders
Rabindra Singh vs State Of Bihar on 2 July, 2010
                IN THE HIGH COURT OF JUDICATURE AT PATNA
                            Cr.Misc. No.21122 of 2010
                                  RABINDRA SINGH
                                         Versus
                                  STATE OF BIHAR
                                       -----------

2. 2.7.2010 Heard learned counsel for the petitioner and

the State.

The submission is that a raid in the jail

premises under Sections 414/188 of the Penal Code

and Section 20/22 of the N.D.P.S. Act was conducted

and from the seizure list a sum of Rs. 1000/- was

recovered.

Considering the facts and circumstances of

the case, let the petitioner above named be enlarged on

bail on furnishing bail bonds of Rs. 20,000/- (twenty

thousand) with two sureties of the like amount each to

the satisfaction of the A.D.J., Lakhisarai in connection

with N.D.P.S. Lakhisarai P.S. Case No. 163 of 2009.

P. Kumar                                              ( Navin Sinha, J.)
 

Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

93 queries in 0.148 seconds.