Shashi Bhushan Tiwari vs State Of Bihar on 1 July, 2010

Patna High Court – Orders
Shashi Bhushan Tiwari vs State Of Bihar on 1 July, 2010
                     IN THE HIGH COURT OF JUDICATURE AT PATNA
                             Cr.Misc. No.3147 of 2000
                              SHASHI BHUSHAN TIWARI
                                      Versus
                                  STATE OF BIHAR
                                   -----------

3. 1.7.2010 None appears on repeated calls.

I have heard Sri D.Mehta, learned A.P.P.

for the State.

The material on which the impugned order

was passed and as such the proceeding is sought

to be quashed as Annexures-3 and 3/A to the

present petition and on perusal of the same, I

find that the summoning order could not be said

to be passed without any material. It appears

properly passed and as such, the petition is

dismissed.

( Dharnidhar Jha, J. )
B.Kr.

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