NARANBHAI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-10-514
HIGH COURT OF GUJARAT
Decided on October 29,2020

NARANBHAI Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Learned APP has produced a report dated 29.10.2020 under the signature of Police Inspector, Chhotaudepur Police Station, addressing to the Government Pleader, Gujarat High Court, Ahmedabad, which is taken on record. The petitioner has preferred this petition, seeking to invoke extraordinary jurisdiction of this Court under Article 226 and supervisory jurisdiction under Section 227 of the Constitution of India with a prayer to release Muddamal Vehicle i.e Motorcycle ? Pulsar 150 DTSI (Make ? Bajaj Auto Ltd.) bearing RTO Registration No. GJ ?06 ?JL ?6997 and chassis No. MD2A11CZ4FCE95129 and Engine No.DHZCFE71193.
(2.) It is the case of the petitioner that petitioner is the owner of the aforesaid vehicle and it is duly registered with the transport department of the Government. He is, therefore, before this Court.
(3.) The case of the prosecution is that while the police personnels were on patrolling, they received a secret information of the vehicle in question carrying liquor and when police authorities intercepted the same, on carrying out the search of the said vehicle, its driver was found carrying liquor without any pass or permit. Therefore, an FIR being C.R. No.III ?61 of 2018 came to be lodged with Chhotaudepur Police Station, Dist ? Chhotaudepur for the offence punishable under the Prohibition Act .;


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