VIKASH KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-13
HIGH COURT OF PATNA
Decided on May 04,2021

VIKASH KUMAR 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 this is an application for issuance of a direction or directions, order/orders to the respondent to release the vehicle motor cycle (Hero Glamour, CDRS, BSIV) bearing registration no.JH-03W-4786, Chasis no. MBLJAR021JGK43395, Engine No. JA06ERJGK54362 of the petitioner, which is seized in connection with Navinagar P.S. Case No.224/2020, dated 09/10/2020, under Section 30(a) of Bihar Prohibition and Excise Act, 2018 (Amended)."
(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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