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Ram Gopal Singh @ Gopal Krishan vs The State Of Bihar on 3 August, 2011

Patna High Court – Orders
Ram Gopal Singh @ Gopal Krishan vs The State Of Bihar on 3 August, 2011
              IN THE HIGH COURT OF JUDICATURE AT PATNA
                             Cr. Misc. No.25790 of 2011
      Ram Gopal Singh @ Gopal Krishan, son of Raja Ram Singh @ Ghoghan
      Singh, resident of village Kiul Basti, Pachha Road, P.S. Kabaiya, district
      Lakhisarai                                    .. Petitioner

                                       Versus

      The State Of Bihar                            .. Opposite Party

                                        ****

/2/ 3 August 2011 Heard the counsel for the petitioner and the

State.

Having regard to the fact that the name of the

petitioner has come on the statement of Govind Kumar in

a case for offence under Sections 364 and 511/34 of the

Penal Code and the investigation is pending against the

petitioner.

Hence, under the facts and circumstances, the

petitioner in the event of his arrest or surrender, within

four weeks from today, is ordered to be released on

anticipatory bail on furnishing bail bond of Rs.10,000/-

(rupees ten thousand) with two sureties of the like amount

each in connection with Lakhisarai P.S. Case No. 487 of

2010 to the satisfaction of the Chief Judicial Magistrate,

Lakhisarai, subject to the condition laid down under

Section 438(2) of the Criminal Procedure Code and the
2

petitioner will appear before the investigating officer and

cooperate with the investigation, however, if the charge

sheet submitted against the petitioner with any other

incriminating materials then the petitioner will surrender,

after submission of the charge sheet, and pray for regular

bail.

( Gopal Prasad, J.)
S.A.

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