Shivjee Singh &Amp; Ors vs State Of Bihar on 1 September, 2010

Patna High Court – Orders
Shivjee Singh &Amp; Ors vs State Of Bihar on 1 September, 2010
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Cr.Misc. No.8911 of 2009
               1. SHIVJEE SINGH, SON OF RAM SWAROOP SINGH
               2. ARUN KUMAR SINGH @ ARUN KUMAR, SON OF SHIVJEE
                  SINGH
               3. BRAJ KISHORE SINGH, SON OF SHIVJEE SINGH
               4. ALOK KUMAR SINGH @ ALOK KUMAR, SON OF RAGHUNATH
                  SINGH
                                                        ---------- PETITIONERS.
                                            Versus
               THE STATE OF BIHAR                     ------ OPPOSITE PARTIES.
                                          -----------

2. 01.09.2010 Heard the parties.

The petitioners are aggrieved by the order dated

21.5.2003 i.e. seven years ago passed by Chief Judicial

Magistrate, Vaishali at Hajipur, in Trial No. 589 of 2008 by

which he has taken cognizance under Sections 341, 323, 324

and 307/34 of the Indian penal Code as also the revisional

order dated 15.1.2008 passed by Fast Track Court No.

4,Vaishali at Hajipur, in Cr. Revision No. 262 of 2003 by which

the revisional court has refused to interfere in the matter.

On going through the orders impugned, I find no

illegality in the matter.

The application is dismissed.

( Anjana Prakash, J.)
S.Ali

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Your email address will not be published.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 *