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Patna High Court - Orders
Ghoghal Singh @ Babban Singh vs The State Of Bihar on 2 July, 2013
                    IN THE HIGH COURT OF JUDICATURE AT PATNA
                                   Criminal Appeal (DB) No.579 of 2013
                 =====================================================
                 Ghoghal Singh @ Babban Singh, son of Late Ramshray Singh, resident
                 of village-Jaitpur, Police Station-Barahiya, District-Lakhisarai.
                                                                        .... .... Appellant.
                                                    Versus
                 The State of Bihar
                                                                       .... .... Respondent.
                 =====================================================
                 CORAM: HONOURABLE MR. JUSTICE V.N. SINHA
                            and
                            HONOURABLE MR. JUSTICE RAJENDRA KUMAR
                            MISHRA
                 ORAL ORDER

(Per: HONOURABLE MR. JUSTICE V.N. SINHA)

------------

2 02-07-2013 This appeal will be heard.

2. Call for the Lower Court Records of Sessions Trial No.606 of 2010 from the court of Adhoc Additional District and Sessions Judge-II, Lakhisarai.

3. Counsel for the appellant states that the appellant having found to be one of the assailants of the deceased, he has been advised not to press the prayer for bail at this stage, which is, accordingly, disposed of.

(V.N. Sinha, J) (Rajendra Kumar Mishra, J) Bhardwaj/-P.S.