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Saheb Rai v/s State of Bihar

    Cr.Misc. No. 39601 of 2008

    Decided On, 26 November 2008

    At, High Court of Judicature at Patna

    By, THE HONOURABLE MR. JUSTICE BARIN GHOSH

    For the Appearing Parties: -----



Judgment Text

Heard.

In connection with interstate robbery of vehicles, two perso

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ns have been arrested. Those persons allegedly held out that stolen vehicles are also sold through the petitioner. There is no criminal antecedent of the petitioner and he is a trader of readymade garments and has agricultural landed property in his village.

Taking those factors into account, the application for grant of anticipatory bail is allowed. Let the above named petitioner, in the event of arrest or surrender within six weeks, be enlarged on bail on furnishing bail bond of Rs. 10,000/- (ten thousand) with two sureties of the like amount each to the satisfaction of Judicial Magistrate, Ist Class, Siwan in connection with Basantpur P.S. Case No. 32 of 2005 subject to the conditions as laid down under Section 438(2) of the Cr. P.C.
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