AAKASH SAKHARAMJI KANDE Vs. STATE OF GUJARAT
LAWS(GJH)-2021-2-6
HIGH COURT OF GUJARAT
Decided on February 03,2021

Aakash Sakharamji Kande Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.P.THAKER, J. - (1.) Heard Mr.Vaibhav Sheth, learned advocate for the petitioner and Ms.Moxa Thakker, learned APP for the respondents through Video Conferencing.
(2.) In view of the order dated 20.01.2021 passed by this Court, Ms.Thakker, learned APP for the respondents has submitted the report of the concerned police authority along with the copy of the panchnama and other documents, which are taken on record. As per the report of the police authority, the vehicle in question belongs to the present petitioner.
(3.) The present petition has been filed under Article 226 of the Constitution of India and under Section 482 of the Criminal Procedure Code for releasing the vehicle i.e. YAMAHA R-15 MOTOR CYCLE bearing Registration No.MP-09-QC-6362.;


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