Mobile View
Main Search Advanced Search Disclaimer
Cites 2 docs
The Indian Penal Code
Arms Act

Patna High Court - Orders
Nilam Shakti@Nilabh ... vs The State Of Bihar on 6 February, 2012
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                Criminal Miscellaneous No.2281 of 2012
               ======================================================
               1. Nilam Shakti @ Nilabh Shakti @ Mantu Singh S/O Sri Arvind Kumar
                  Sharma @ Rakesh Singh Resident Of Village- Patahi, P.S.- Patahi,
                  District- East Champaran

                                                                   .... ....   Petitioner/s
                                               Versus
               1. The State of Bihar

                                                   .... .... Opposite Party/s
              ======================================================
              CORAM: HONOURABLE MR. JUSTICE DINESH KUMAR SINGH
              ORAL ORDER

02/ 06-02-2012 Heard learned counsels for the petitioner and the State.

The petitioner is languishing in custody since 16.06.2007 in a case registered for the offences punishable under Sections 302, 379,120B/34 of the Indian Penal Code and 27 of the Arms Act.

The specific accusation of firing is against Pappu Singh, Abhisek Singh, Guddu Singh and Sanjay Singh. It is alleged against the petitioner that he damaged the Bolero vehicle and two mobiles.

It is submitted by learned counsel for the petitioner that petitioner has only one case apart from the present case and it is not alleged that petitioner assaulted any one.

Considering the aforesaid facts, let the petitioner namely Nilam Shakti @ Nilabh Shakti @ Mantu Singh, be Patna High Court Cr.Misc. No.2281 of 2012 (2) dt.06-02-2012 2/2 released on bail on furnishing bail bond of Rs.10,000/- (ten thousand) with two sureties of the like amount each to the satisfaction of learned Additional Sessions Judge-IV, Muzaffarpur in connection with Sessions Trial No. 932 of 2009 arising out Gaighat P.S. Case No. 191 of 2004.

(Dinesh Kumar Singh, J.) DKS/ .