MIRKHANBHAI GAGAJIBHAI THAKOR Vs. STATE OF GUJARAT
LAWS(GJH)-2020-12-140
HIGH COURT OF GUJARAT
Decided on December 04,2020

Mirkhanbhai Gagajibhai Thakor Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Heard Mr. Imtiyaz Mansuri, learned advocate for the applicant and Ms. Moxa Thakkar, learned APP for the respondent - State through Video Conferencing.
(2.) RULE. Ms. Moxa Thakkar, learned Additional Public Prosecutor waives service of notice of rule for respondent - State. With the consent of learned advocates for both the sides, rule is fixed forthwith.
(3.) The present application has been filed under Articles 14, 19(1)(g), 21, 226 and 227 of the Constitution of India and under Section 451 read with Section 482 of the Criminal Procedure Code with a prayer to direct the concerned authority to release the Muddamal vehicle being Bajaj Pulsar 220 Motorcycle bearing Registration Number GJ-06-LD-4099, which is seized in connection with the FIR being Prohibition C.R. No. III- 336 of 2019 registered with Fatehganj Police Station, Dist. Vadodara.;


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