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Srikant Singh &Amp; Ors vs State Of Bihar on 25 November, 2010

Patna High Court – Orders
Srikant Singh &Amp; Ors vs State Of Bihar on 25 November, 2010
                    IN THE HIGH COURT OF JUDICATURE AT PATNA

                             Cr.Misc. No.39156 of 2010

                     1. SRIKANT SINGH,
                     2. SRINIWAS SINGH,
                           BOTH S/O SRI RAM BHAROSA SINGH,
                     3. ANJANI SINGH @ ANJANI KUMAR
                     4. ATULESH SINGH @ ATULESH KUMAR,
                           BOTH S/O SRIKANT SINGH,
                           ALL R/O VILLAGE- AIYARA, P.S. KARPI,
                           DISTT. ARWAL.
                                               --PETITIONERS

                                            Versus

                          THE STATE OF BIHAR            --OPP.PARTY


2   25.11.2010

Heard learned counsel for the petitioners and

learned Additional Public Prosecutor for the State.

Petitioners are named accused in this case

instituted on the basis of Complaint petition alleging

abduction of husband of the complainant by the petitioners

with whom he has some land dispute. The victim, an accused

in another case, on apprehension has made his statement

under section 164 of the Code of Criminal Procedure stating

something against the petitioners but in view of enmity and

his otherwise activities, considering the facts and

circumstances, the petitioners, in the event of arrest or

surrender within four weeks from today, are directed to be

enlarged on bail on each of them furnishing bonds of
2

Rs.10,000/- (Rupees ten thousand) with two sureties of the

like amount each to the satisfaction of the Chief Judicial

Magistrate, Jehanabad, in Karpi P.S. Case no.103 of 2009,

subject to the conditions laid down in Section 438(2) of the

Code of Criminal Procedure with additional condition that the

petitioners shall remain present before the court below on

each and every date till disposal of the case. If the petitioners

fail to remain present on two consecutive dates without any

reasonable explanation the privilege granted shall be deemed

to be cancelled.

(Akhilesh Chandra, J.)

AAhmad

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