GUDDU KUMAR SON OF AKALU MAHTO Vs. STATE OF BIHAR
LAWS(PAT)-2021-2-24
HIGH COURT OF PATNA
Decided on February 02,2021

Guddu Kumar Son Of Akalu Mahto Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

SANJAY KAROL,C.J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State. Petitioner has prayed for the following relief(s): - " (a) For issuance of appropriate writ in the nature of mandamus commanding and directing the respondent authorities to release the maruti Suzuki of the petitioner bearing Reg. No.BR01ET-1693 by Siwan Muffasil Police in connection with Siwan Muffasil Police Station Case No.437 of 2020 registered under Sections 272 and 273 of Indian Penal Code and Section 30(a) and 41(i) of Bihar Prohibition Excise Act, 2016, in favour of the petitioner of his representative, the vehicle in question has been seized with allegedly foreign wine total only 40.500 ltr, the case is presently pending in the court of Addl. Sessions Judge-II, Siwan. (b) For the issuance of any other relief/reliefs to which the petitioner may found entitled to in the facts and circumstances of the present facts and circumstances of the case in favour of the petitioner "
(2.) 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 & Ors . and order dated 29.01.2020 passed in CWJC No.2050 of 2020 titled as Bunilal Sah @ Munilal Sah.
(3.) Learned counsel for the respondents has no objection to the same.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.