Tinku Kumar vs State Of Bihar on 7 July, 2008

Patna High Court – Orders
Tinku Kumar vs State Of Bihar on 7 July, 2008
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Cr.Misc. No.21203 of 2008
                                      TINKU KUMAR
                                            Versus
                                     STATE OF BIHAR
                                          -----------

3. 7.7.2008 Heard.

The case is under section 302 of the Indian Penal Code in

which petitioner is not named in the F.I.R. and inspite of being in

custody since 11.8.2007 he has not been put up on T.I.P. The

rejection order also indicates that nothing was recovered from his

possession.

In the above circumstances, let petitioner namely Tinku

Kumar be released on bail on furnishing personal recognition bond of

Rs.500/-(Five hundred only) without any surety to the satisfaction of

Sri T. Yadav, Judicial Magistrate, Ist Class, Muzaffarpur, in

connection with Baruraj P.S. case no.76 of 2007 (Tr. No.3378 of

2008)

sudip ( Dharnidhar Jha, J )

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