MANOJ KUMAR GOND Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-11
HIGH COURT OF PATNA
Decided on May 04,2021

Manoj Kumar Gond Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

S.KUMAR, J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State.
(2.) Petitioner has prayed for the following reliefs: - "Issuance of a writ in the nature of the mandamus or any other appropriate writ/writs, order/orders, direction/directions directing the respondent authorities to release Hero Passion Pro bearing it's Registration no.BR28V-1589, Engine No.HA10ACJ4F05549, Chassis No. MBLHAR183J4F05763 which belongs to the petitioner and has been seized in Kateya P.S.Case No.237/2020 U/S 30(a) Bihar Prohibition and Excise Amendment Act, 2018 (hereinafter referred as the Excise Act)."
(3.) Learned counsel for the petitioner prays that the petition be disposed of in terms of order dated 9th January, 2020 passed in CWJC No. 20598 of 2019 titled as Md. Shaukat Ali Vs. The State of Bihar and subsequent order dated 14th January, 2020 passed in CWJC No.17165 of 2019 titled as Umesh Sah Versus the State of Bihar and Ors. and order dated 29.01.2020 passed in CWJC No.2050 of 2020 titled as Bunilal Sah @ Munilal Sah.;


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