ABHISEK KUNDU Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-22
HIGH COURT OF PATNA
Decided on January 04,2021

Abhisek Kundu Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

RAJEEV RANJAN PRASAD,J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State.
(2.) Petitioner has prayed for the following reliefs: - "I. For direction to the Respondents to release the Four Wheeler vehicle Maruti Swift ZXL bearing Registration No.WB74 AX-9766 in favour of the petitioner which had been seized in connection with Special Case No. 81/2020 instituted for the offence under section 30(a), 56(b) Bihar Prohibition and Excise Act, 2016. II. For any other relief or reliefs to which the petitioner is found entitled in the facts and circumstances of the case."
(3.) Heard learned counsel for the petitioner and learned counsel for the State. Petitioner has prayed for the following reliefs: - " .";


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