GANDIKOTA VINAY Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-9
HIGH COURT OF ANDHRA PRADESH
Decided on January 04,2022

Gandikota Vinay Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) This Criminal Revision Case is filed under Ss. 397 and 401 of the Code of Criminal Procedure, 1973 (for short 'Cr.P.C. ') aggrieved by the order dtd. 17/12/2021 passed in Crl.M.P.No.364/2021 in Crime No.355/2021 of Pedapadu Police Station on the file of the Spl. Judicial Magistrate of First Class (Mobile) cum - III Additional Junior Civil Judge, Eluru, West Godavari District.
(2.) The petitioner is the owner of the subject vehicle i.e. Eicher Pro Goods Carriage bearing No.AP 39 TN 8649, which was seized by the Police in connection with Crime No.355/2021 of Pedapadu Police Station. Pursuant to the seizure of the vehicle, the petitioner approached the Court below by filing a petition u/Sec.457 Cr.P.C. seeking interim custody of the subject vehicle, but the same was dismissed. Aggrieved by the same, this revision is filed.
(3.) Heard learned counsel for the petitioner and learned Public Prosecutor for the respondent-State.;


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