Loading...

Raj Kumar Bhagat vs State Of Bihar on 23 August, 2010

Patna High Court – Orders
Raj Kumar Bhagat vs State Of Bihar on 23 August, 2010
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                                   Cr.Misc. No.26358 of 2010
                 RAJ KUMAR BHAGAT @ Raj Kumar Saini son of Shri Prasuram Bhagat-----
                                 -----Petitioner.
                                                  Versus
                                        STATE OF BIHAR .
                                               -----------

2. 23.8.2010 Heard Learned counsel for the petitioner and the State.

Victim was in love with this petitioner as submitted. She left

the house with her own sweet-will, married and obtained a marriage

certificate. She is major.

Having regard to the facts and circumstances of the case, in

the event of arrest or surrender within a period of one month from the

date of receipt/production of a copy of this order, above named

petitioner shall be released on bail on furnishing bail bond of

Rs.10,000/-(Ten thousand) with two sureties of the like amount each to

the satisfaction of the Chief Judicial Magistrate, Saran at Chapra in

Rivilganj P.S. case no.27 of 2010 ,subject to the conditions as laid down

under section 438(2) of the Code of Criminal Procedure.

      Sudip                                              ( Mandhata Singh,J )
 

Leave a Comment

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information