NATVARSINH VAJESINH PARMAR Vs. STATE OF GUJARAT
LAWS(GJH)-2020-7-135
HIGH COURT OF GUJARAT
Decided on July 14,2020

Natvarsinh Vajesinh Parmar Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) RULE. Learned Assistant Government Pleader waives service of rule on behalf of the respondent-state.
(2.) This present petition is filed under Articles 14, and 226 of the Constitution of India with following prayer: "(a) To admit this petition and to allow the same ; (b) To direct the respondent authorities to consider the question of release of the petitioner's vehicle being Tipper (Dumber) bearing registration no. GJ-38-T-8091 in accordance with law; (c) Your Lordships may be pleased to quash and set aside Show-cause notice No. MBHUGA/GEDHA/VHN/JUNE/842 dated 06.06.2020 by the respondent no.3; (d) Pending admission, hearing and final disposal of this petition, be pleased to direct the respondent authorities direct the respondent authorities to consider the question of release of the petitioner's vehicle bearing Tipper (Dumber) bearing registration no. GJ-38-T- 8091 in accordance with law considering readiness and willingness of the petitioner to deposit 30% amount (Prevention of Illegal Mining, Transportation and Storage) Rules, 2017]; (e) To grant any other appropriate and just relief/s;"
(3.) The petition pertains to release of vehicle which appears to have been seized under the provisions of Gujarat Mineral (Prevention of Illegal Mining, Storage and Transportation) Rules, 2017 (herein after referred to as Rules of 2017) for it being involved in transporting mineral / illegal mining. Vehicle is of following description: Tipper (Dumber) bearing registration no. GJ-38-T-8091;


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