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Patna High Court – Orders
Ramesh Kumar Yadav @ Suman Kumar … vs The State Of Bihar on 17 November, 2011
                        IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Criminal Miscellaneous No.16895 of 2011
                            Ramesh Kumar Yadav @ Suman Kumar Yadav
                                               Versus
                                        The State Of Bihar
                                              --------

05/ 17.11.2011 Heard learned counsel for the petitioner as well as

learned Addl. Public Prosecutor for the State.

Petitioner is an accused in a case registered under

sections 302, 120B/34 of the IPC.

It is most heinous crime in which petitioner committed

murder of his mother, father and brother for grabbing the property.

In course of investigation, petitioner was arrested and

made his confessional statement leading to recovery of dead bodies

from his house.

Considering the nature of the offence as well as

allegation levelled against the petitioner, I am not inclined to

release the petitioner on bail.

Accordingly, the prayer for bail of the petitioner in

connection with Chhatauni P.S. Case no. 67/2010 pending in the

court of Sri R.K. Tiwary, Judicial Magistrate, Ist Class, Motihari is,

hereby, rejected.

As the petitioner is in jail custody since 4.8.2010, the

Judicial Magistrate should commit the case of the petitioner to the

court of Sessions in accordance with law as early as possible and

after commitment, the trial court should try to conclude the trial of

the petitioner as early as possible.

      shahid                                      (Hemant Kumar Srivastava,J)
 

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