MUNCHUN RAUT, MALE Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-41
HIGH COURT OF PATNA
Decided on January 06,2021

Munchun Raut, Male Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) Heard Mr. Pramod Kumar Pandey, learned counsel for the petitioner and Mr. Md. Anzarul Haque Sahara, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(2.) The petitioner is in custody in connection with Pakaridayal PS Case No. 339 of 2019 dated 27.10.2019, instituted under Section 30(a) of the Bihar Prohibition and Excise Act, 2016.
(3.) The allegation against the petitioner and another person is that he was involved in illegal trade of liquor and on raid being conducted by the police 50.700 litres of wine was recovered from his house.;


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