NATVARBHAI BUDHIYABHAI PATEL Vs. STATE OF GUJARAT
LAWS(GJH)-2020-6-616
HIGH COURT OF GUJARAT
Decided on June 11,2020

Natvarbhai Budhiyabhai Patel Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) 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 so also inherent powers of this Court under Section 482 of the Code of Criminal Procedure, 1973.
(2.) This application has been preferred seeking release of Muddamal Vehicle i.e Black Coloured Skoda bearing RTO Registration No.GJ 05 RD 6668.
(3.) It is the case of the petitioner that he 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.;


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