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


Patna High Court – Orders
Rajesh Yadav vs The State Of Bihar on 24 March, 2011
                      IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Cr.Misc. No.8082 of 2011
                                    RAJESH YADAV
                                       Versus
                                 THE STATE OF BIHAR
                                    -----------

02. 24.03.2011. Heard.

There appears absolutely no material

against the petitioner who is not named in a

case under Sections 394 and 120B IPC, 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 Additional

Chief Judicial Magistrate, Jhanjharpur in

Phulparas P.S.Case No.02 of 2009

B.Kr. ( Dharnidhar Jha,J.)


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

106 queries in 0.182 seconds.