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


Patna High Court – Orders
Ram Chandra Das vs State Of Bihar on 20 December, 2010
                    IN THE HIGH COURT OF JUDICATURE AT PATNA
                                 Cr.Misc. No.39572 of 2010
                                     RAM CHANDRA DAS
                                                 Versus
                                       STATE OF BIHAR
                                       ------------

02/ 20.12.2010 Heard learned counsel for the petitioner as well as learned

P.P. for the State.

It appears from perusal of the impugned order of the learned

Addl. Sessions Judge FTC No. II, Banka that almost all the

prosecution witnesses have already been examined and the case is

pending for want of FSL report.

Admittedly, the petitioner is in jail custody since 2.2.2009

and there is only allegation against him that he provided some herbal

medicine to informant’s mother.

Considering the aforesaid acts and circumstances as well as

submissions of the parties, the petitioner, Ram Chandra Das, is

directed to be released on bail on furnishing bail bond of Rs 10,000/-

with two sureties of the like amount each to the satisfaction of the

Addl. Sessions Judge FTC II, Banka in Sessions Trial no.552/2009

arising out of Chandan(Anandpur) P.S. Case no.87 of 2008.

      shahid                                               (Hemant Kumar Srivastava,J))
 

Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

66 queries in 0.113 seconds.