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Patna High Court – Orders
Sita Devi vs The State Of Bihar on 16 November, 2011


IN THE HIGH COURT OF JUDICATURE AT PATNA
Criminal Miscellaneous No.36706 of 2011
Sita Devi
Versus
The State Of Bihar

2. 16.11.2011. Heard learned counsels for the

petitioner and the State.

The petitioner being the agnate of

the informant is languishing in custody

since 06.09.2011 in a case registered under

Sections 147, 148, 149, 323, 324, 307 and

302 of the Indian Penal Code.

It is alleged that on instigation of

this petitioner, other accused persons

assaulted with Knife and Danda to the

husband and son of the informant.

Considering the nature of accusation

and period under custody, let the

petitioner, above named, be released on bail

on furnishing bail bond of Rs.10,000/-(Ten

Thousand) with two sureties of the like

amount each to the satisfaction of the

learned C.J.M. Gopalganj in connection with

Barauli P.S. Case No. 98 of 2011.

U. K. ( Dinesh Kumar Singh, J)


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