DHANBABU SHARMA Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-20
HIGH COURT OF PATNA
Decided on January 04,2021

Dhanbabu Sharma Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

RAJEEV RANJAN PRASAD,C.J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State.
(2.) Petitioner has prayed for the following reliefs: - "For direction to the Respondents to release the four wheeler vehicle Mahindra Belero Pickup Van bearing Registration No. BR-04GA-3502 in favour of the petitioner which has been seized in connection with Special Case No. 23/2020 arising out of Galgalia P.S. Case No. 02/2020 dated 21.01.2020 instituted for the offence under section 30(a), 41(1) of Bihar Prohibition and Excise Act, 2016."
(3.) Learned counsel for the petitioner prays that the petition be disposed of in terms of the judgment dated 22.12.2020, passed in Civil Writ Jurisdiction Case No.9592 of 2020 (Dharmendra Mahto versus The State of Bihar).;


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