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Section 33 in The Indian Penal Code
The Indian Penal Code
Section 7 in The Indian Penal Code
Section 4 in The Indian Penal Code
Section 5 in The Indian Penal Code

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Patna High Court - Orders
Rampravesh Prasad @ Paro Garain vs The State Of Bihar on 13 February, 2013
   IN THE HIGH COURT OF JUDICATURE AT PATNA
                Criminal Miscellaneous No.2525 of 2013
======================================================
Rampravesh Prasad @ Paro Garain son of Sri Ishwar Garain
                                                     .... .... Petitioner/s
                                Versus
The State Of Bihar
                                                .... .... Opposite Party/s
======================================================
                                 with
                Criminal Miscellaneous No.2905 of 2013
======================================================
Kamlesh Kumar @ Kamlesh Prasad Singh son of Sri Ramswaroop Garain
                                                     .... .... Petitioner/s
                                Versus
The State Of Bihar
                                                .... .... Opposite Party/s
======================================================
                                 with
                Criminal Miscellaneous No.3400 of 2013
======================================================
   1. Naresh Gupta @ Naresh Prasad son of Chhotulal Gupta
   2. Kaviraj @ Raviraj @ Awinash Kumar, son of Sri Naresh Gupta
                                                     .... .... Petitioner/s
                                Versus
The State Of Bihar
                                                .... .... Opposite Party/s
======================================================
                                 with
                Criminal Miscellaneous No.4612 of 2013
======================================================
Mukesh Kumar Gupta @ Vaidya Mukesh Kumar Gupta son of Late
Surendra Prasad Gupta
                                                     .... .... Petitioner/s
                                Versus
The State Of Bihar
                                                .... .... Opposite Party/s
======================================================
                                 with
                Criminal Miscellaneous No.4697 of 2013
======================================================
Abhishek Kumar @ Vaidya Abhishek Kumar son of late Surendra Prasad
Gupta
                                                     .... .... Petitioner/s
                                Versus
The State Of Bihar
                                                .... .... Opposite Party/s
======================================================
                                 with
                Criminal Miscellaneous No.4887 of 2013
======================================================
Sanjay Kumar @ Sanjay Kumar Gupta @ Vaidya Sanjay Kumar Gupta son
 2        Patna High Court Cr.Misc. No.2525 of 2013 (2) dt.13-02-2013

                                                  2/3




                  of Late Surendra Prasad Gupta
                                                                       .... ....   Petitioner/s
                                                         Versus
                  The State Of Bihar
                                                                 .... .... Opposite Party/s
                  ======================================================
                                                    with
                                  Criminal Miscellaneous No.5015 of 2013
                  ======================================================
                  Sujit Kumar Gupta son of Shri Naresh Gupta
                                                                      .... .... Petitioner/s
                                                   Versus
                  The State Of Bihar
                                                                 .... .... Opposite Party/s
                  ======================================================
                  CORAM: HONOURABLE MR. JUSTICE DINESH KUMAR
                  SINGH
                                         ORAL ORDER

2 13-02-2013 Petitioners are apprehending their arrest in a case registered for the offences punishable under Sections 274, 275, 276, 417, 418, 419, 420, 467, 468, 470, 471, 328, 120B of the I.P.C. Section 33, 33(1) of Drugs and Cosmetic Act and Sections 3/4/5/7/9/A of the Drugs and Magic Remedies (Objectionable Advertisements) Act.

From the premises of the petitioners, during raid several medicines, mobiles and some drugs were seized.

It is submitted by learned counsel for the petitioners that no chemical examination of the drugs were made when all the petitioners are registered Ayurvedic doctors and considering the nature of accusation, similarly situated accused Umesh Prasad Gupta has been granted anticipatory bail vide Cr. Misc. No. 877 of 2013.

Considering the same, let the petitioners, above named, in the event of their arrest or surrender before the 3 Patna High Court Cr.Misc. No.2525 of 2013 (2) dt.13-02-2013 3/3 Court below within a period of 12 weeks from today, be released on anticipatory bail on furnishing bail bond of Rs. 10,000/-(ten thousand) each with two sureties of the like amount each to the satisfaction of learned Chief Judicial Magistrate, Bihar Sharif, Nalanda in connection with Giriyak(Katrisarai) P.S. Case No. 158 of 2012.

(Dinesh Kumar Singh, J) Shageer/-