Posted On by &filed under High Court, Patna High Court - Orders.


Patna High Court – Orders
Shivdani Sahni vs The State Of Bihar on 16 September, 2011
                  IN THE HIGH COURT OF JUDICATURE AT PATNA
                               Cr.Misc. No.19207 of 2011
                                       Shivdani Sahni
                                            Versus
                                     The State Of Bihar
                                          -----------

3. 16.09.2011 Heard learned counsel for the petitioner as well as learned

Additional Public Prosecutor for the State.

Although the petitioner is languishing in jail custody since

14.09.2010 but taking into consideration that one countrymade double

barrel gun, two countrymade rifles, 6 round revolvers, one countrymade

pistol and 6 cartridges alongwith charger containing 10 live cartridges

and two empty cartridges were recovered from the house of petitioner, I

do not think it proper to release him on bail.

Accordingly, prayer for bail of the petitioner in connection

with Teghra P.S. Case No. 09 of 2008 is here by rejected. However, the

trial Court is directed to conclude the trial of the petitioner within 6

months from the date of the receipt of this order and if the trial of the

petitioner is not concluded within above stated period, the petitioner

may renew his prayer for bail.

Let this order be communicated through fax at the cost of

the petitioner.

(Hemant Kumar Srivastava, J.)

Saif /-


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

28 queries in 0.134 seconds.