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Patna High Court – Orders
Vijay Kumar Singh vs The State Of Bihar & Anr. on 14 September, 2011
                          IN THE HIGH COURT OF JUDICATURE AT PATNA
                                         CR. REV. No.1150 of 2011
                     Vijay Kumar Singh, son of late Rajendra Prasad Singh @ Rajendra Singh.
                                                       Versus
                                          The State Of Bihar & Anr.
                                                     -----------

2 14.09.2011 This application will be heard.

Admit.

Call for the records of Criminal Appeal No. 67 of

2000 with the trial court record G.R. No. 119 of 1985, Trial No.

441 of 2000 from the Court of Sub-Divisional Judicial

Magistrate, East, Muzaffarpur.

During the pendency of this application, the above

named petitioner will be released on bail on furnishing bail bond

of Rs. 7,000/- ( Seven thousand) with two sureties of the like

amount each to the satisfaction of Sub-Divisional Judicial

Magistrate, East, Muzaffarpur in G.R. No. 119 of 1985, Trial

No. 441 of 2000.

Let this order be sent to the court below through Fax

at the cost of the petitioner.

( Amaresh Kumar Lal, J.)
Md. Ibrarul


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