Ratan Singh vs The State Of Bihar &Amp; Anr on 8 December, 2010

Patna High Court – Orders
Ratan Singh vs The State Of Bihar &Amp; Anr on 8 December, 2010
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                 Cr. W.J.C. No.737 of 2008
                     RATAN SINGH, son of Late Ramjee Singh, resident
                     of Village Tilrath, P.S. Barauni, District Begusarai.
                                                        ---Petitioner
                                              Versus
                         1. THE STATE OF BIHAR.
                         2. S.P. Begusarai.
                                                        ---Respondents
                                            -----------

11. 8.12.2010 Learned counsel for the petitioner seeks permission to

withdraw the writ application to enable the petitioner to file an

appropriate application before an appropriate forum.

The writ application is, thus, dismissed as withdrawn.

       PNM                                      (Shailesh Kumar Sinha, J.)
 

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