DOMMARAJU VINAY Vs. STATE OF A.P.
LAWS(APH)-2022-3-42
HIGH COURT OF ANDHRA PRADESH
Decided on March 21,2022

Dommaraju Vinay Appellant
VERSUS
STATE OF A.P. Respondents

JUDGEMENT

- (1.) This Writ Petition is filed questioning the seizure of 160 bags of raw rice along with lorry bearing registration No.AP 03 TB 2444 under seizure panchanama dtd. 11/2/2022, the order of the second respondent dtd. 9/3/2022 directing the third respondent to dispose of the seized stock in public auction and the direction to the second petitioner to deposit an amount of Rs.2,13,750.00 for release of the seized lorry as arbitrary and illegal.
(2.) The case of the petitioners 1 and 2 is that they are the owners of the seized rice and lorry respectively; first petitioner is dealer in food grains and he purchased paddy and converted it into rice; while he was transporting the same with e-way bills through the subject lorry the same was seized along with lorry on 11/2/2022 alleging that the subject rice is PDS rice; petitioners filed a petition on 14/2/2022 seeking release of the seized rice along with lorry by enclosing all the necessary documents; without taking the same into consideration, the second respondent passed an order on 9/3/2022 ordering confiscation of the seized stock to the Government and directing the Tahsildar to dispose of the seized stock through public auction; he also issued an endorsement on the same day directing the second petitioner to deposit an amount of Rs.2,13,750.00 in favour of the Collector (CS) for release of the seized vehicle; questioning the said two orders, the present Writ Petition is filed.
(3.) Heard learned counsel for the petitioners and learned Government Pleader for Civil Supplies.;


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