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Patna High Court – Orders
Upendra Rai @ Upendra Yadav vs State Of Bihar on 19 August, 2011
                    IN THE HIGH COURT OF JUDICATURE AT PATNA
                               Cr.Misc. No.32999 of 2010

                              Upendra Rai @ Upendra Yadav
                                         Versus
                                     State Of Bihar
                                       -----------

06/- 19/08/2011 Heard.

Perused Letter No. 258 dated 20.07.2011 received from

the court below.

The court below is directed to dispose of the concerned

case preferably within a period of six weeks from the date of

communication of a copy of this order.

Let, this order be communicated to the court below i.e.

the court of Judicial Magistrate, 1st Class, Danapur (Patna), in

connection with Danapur P.S. Case No. 286 of 2009 through FAX at

the cost of the petitioner

Praveen/- ( Akhilesh Chandra, J.)


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