Ramu Yadav vs State Of Bihar on 3 July, 2008

Patna High Court – Orders
Ramu Yadav vs State Of Bihar on 3 July, 2008
                 IN THE HIGH COURT OF JUDICATURE AT PATNA
                              Cr.Misc. No.19383 of 2008
                                      RAMU YADAV
                                           Versus
                                    STATE OF BIHAR
                                         -----------

3. 3/7/2008 The petitioner is in custody since 16.12.2007 in a case

under Sections 328, 406 and 379/34 of the Indian Penal Code.

The petitioner is not named in the F.I.R. nor any

recovery has been made from him. He has also not been put on

T.I. Parade. The material on which the petitioner has been

remanded into custody is the confessional statement of co-

accused recorded in two paragraphs of the case diary.

Regard being had to the above facts, let petitioner

Ramu Yadav be released from custody on furnishing bond of

Rs. 3,000/- (Three thousand) with two sureties of the like

amount each to the satisfaction of Chief Judicial Magistrate,

Madhubani, in connection with Pandaul P.S. Case No. 321 of

2007.

     S.Ali                                           (Dharnidhar Jha, J.)
 

Leave a Reply

Your email address will not be published.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

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *