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Patna High Court – Orders
Rowani Sahani @ Nathu Sahani vs State Of Bihar on 1 July, 2010
         IN THE HIGH COURT OF JUDICATURE AT PATNA
                   Cr.Misc. No.21591 of 2010
      ROWANI SAHANI @ NATHU SAHANI, S/o Chandeswar Sahani.
                             Versus
                      THE STATE OF BIHAR
                            -----------

02. 01.07.2010 Heard learned counsel for the petitioner and

the State.

The petitioner seeks bail in a case instituted

for the offences under Sections 304B and 201/34 of

the Indian Penal Code.

It has been submitted that the petitioner is a

co-villager of the husband of the deceased and the

only allegation against him is that he participated in

the funeral rites.

In view of such, let the petitioner, above

named who is in custody since 13.04.2010 be

released on bail on furnishing bail bond of Rs.

5,000/- (Five Thousand) with two sureties of the like

amount each to the satisfaction of Chief Judicial

Magistrate, East Champaran at Motihari in

connection with Sugauli P.S. Case No. 99 of 2010

subject to the following conditions:- (i) That one of the

bailors will be a close relative of the petitioner who will

give an affidavit giving genealogy as to how he is

related with the petitioner. The bailor will also
2

undertake to inform the Court if there is any change

in the address of the petitioner. (ii) That the petitioner

will give an undertaking that he will receive the police

papers on the given date and be present on date fixed

for charge and if he fails to do so on two given dates

and delays the trial in any manner, his bail will be

liable to be cancelled for reasons of misuse.

(Anjana Prakash, J.)
Vikash/-


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