SUDHA KUMARI Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-12
HIGH COURT OF PATNA
Decided on May 04,2021

Sudha Kumari 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: - "That, the present writ application is being filed for the release of the Tempo of the petitioner bearing Registration No.BR-01GH-7098, seized in connection with Masaurhi P.S.Case No.460 of 2020, registered for the offences under Section 30(a) Bihar Excise and Prohibition Act, 2018, with immediate effect and cost of litigation and allow this application."
(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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