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Patna High Court – Orders
Wakil Khan vs The State Of Bihar on 16 November, 2011
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Cr.Misc. No.34476 of 2011
                              Wakil Khan, S/O-Late Rafique Khan
                                            Versus
                                     The State Of Bihar
                                          -----------

03 16.11.2011 Heard learned counsel for the petitioner as well as

learned Additional Public Prosecutor for the State.

Petitioner is in jail custody since 04.06.2011 in a case

registered under Sections 498 A, 323, 494/34 of the Indian Penal

Code.

Petitioner is husband and according to prosecution case

he has already solemnized his second marriage. So, there is no

possibility of reconciliation between the parties.

Considering the aforesaid facts and circumstances as

well as period of detention of the petitioner in jail custody, let the

petitioner be released on bail on furnishing bail bonds of Rs. 10,000/-

(Ten Thousand) with two sureties of the like amount each to the

satisfaction of Chief Judicial Magistrate, Siwan in connection with

Siwan (M) P.S. Case No. 162 of 2011.

     SHAHZAD                               ( Hemant Kumar Srivastava, J.)
 

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