BERGER PAINTS INDIA LTD. Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-11-53
HIGH COURT OF ANDHRA PRADESH
Decided on November 03,2020

BERGER PAINTS INDIA LTD. Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

CHEEKATI MANAVENDRANATH ROY,J. - (1.)This petition is filed questioning the validity of the order dated 15.10.2020 of the learned Judicial Magistrate of First Class, Prathipadu, whereby the learned Magistrate has dismissed the petition filed under Section 457 Cr.P.C seeking interim custody of the property that was seized in Crime No.330 of 2020 by Annavaram Police.
(2.)Heard learned counsel for the petitioner and the learned Additional Public Prosecutor appearing for the respondent Nos. 1 and 2.
(3.)The material on record discloses that a case under Section 34(a) of the A.P. Excise Act was registered against ten accused in Crime No.330 of 2020 of Annavaram Police Station, Visakhapatnam District, on the ground that the owner cum driver of the transport vehicle and the other accused have been carrying liquor bottles unauthorizedly along with other goods. Incidentally, during the course of investigation, police have also seized the entire property that is being transported i.e., 94 carton boxes and 748 drums of Berger paints along with the liquor bottles being carried in the said vehicle in connection with the above crime.
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