MUKESH MIAH Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-4-46
HIGH COURT TRIPURA
Decided on April 23,2021

Mukesh Miah Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

AKIL KURESHI, C.J. - (1.) Three petitioners, claiming to be the owners of a total of 54 animals of cow progeny, have filed this petition seeking compensation of Rs.6,23,200/- from the respondents.
(2.) Brief facts are as under : According to the petitioners, they have purchased the said cattle from the open market under cash memos on 17th February, 2017. Petitioner No.1 owned 16 of these cows, petitioner No.2 was owner of 11 and the petitioner No.3 was owner of 28 cows. These cows were being transported in 2 transport vehicles on 19th April, 2017 when these vehicles were intercepted by the police authorities and under the suspicion that the cattle were being smuggled across the international border, the vehicles and the cattle were handed over to the customs authorities. The customs authorities conducted an auction sale of these cattle on 19th April, 2017 itself on the ground that being livestock, it was not possible for the customs authorities to look after them.
(3.) According to the petitioners, they had approached the police authorities with copies of the cash memos to establish their ownership of the cattle and then orally requested for release of the cattle. The police authorities had not accepted their request. Hence this petition.;


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