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The Explosive Substances Act, 1908
The Indian Penal Code
Arms Act

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Patna High Court - Orders
Rameshwar Prasad vs The State Of Bihar on 10 November, 2010
              IN THE HIGH COURT OF JUDICATURE AT PATNA
                     Cr.Misc. No.40605 of 2010
              RAMESHWAR PRASAD SON OF LATE RADHEY PRASAD
              RESIDENT OF VILLAGE BHARTPURA,P.S.PALIGANJ,DISTT.PATNA
                               Versus
                         THE STATE OF BIHAR
              For the petitioner : Mr.Ritesh Kumar Sinha No.1
              For the State      : Mr.Addl.P.P.
                            -----------

2/ 10.11.2010 Heard learned counsel for the parties.

The petitioner seeks bail in a case which has been registered for offences under Sections 147, 148, 149, 323, 324, 307, 337, 353, 332, 333 and 182 of the Indian Penal Code, 3/4 of the Explosive Substance Act and 27 of the Arms Act.

Allegation against the petitioner is that the petitioner and others led a mob of 1500 to 2000 persons who entered into the premises of Collectorate and Civil Court, pelted stones and they also exploded bombs.

Submission is that the petitioner was only a member of the mob. He is an Ex- Member of Parliament as well Member of Legislative Assembly. He was arrested after filing his nomination paper for Bihar Legislative Assembly from Sandesh constituency.

                              Considering          the           facts         and
                           2




          circumstances       of    the     case,    let    the   above

          named   petitioner         be    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 Chief Judicial Magistrate, Bhojpur at Ara in Ara (Nawadah) P.S.Case No. 237 of 2000.

( Shyam Kishore Sharma, J.) Tahir/-