PANCHAL ATUL AMRATLAL Vs. STATE OF GUJARAT
LAWS(GJH)-2020-9-324
HIGH COURT OF GUJARAT
Decided on September 24,2020

PANCHAL ATUL AMRATLAL 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 with a prayer to release Muddamal Vehicle i.e Volkswagen Ventro Car bearing RTO registration No. GJ-?01-?RD-?8554.
(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-? 307 of 2019 came to be lodged with Modasa Rural Police Station, Dist-?Aravalli for the offence punishable under the Prohibition Act .;


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