SURENDRA KUMAR DAS Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-15
HIGH COURT OF PATNA
Decided on May 04,2021

SURENDRA KUMAR DAS 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 application is being preferred on behalf of the petitioner above named invoking the extra ordinary jurisdiction of this Hon ble Court for issuance of appropriate writ/writs, order/orders, direction/directions to respondents for release the Motor Cycle Super Splendor Registration No.-BR 08K 5031 bearing Chasis No.MBLJAW063K9B07876 and Engine No.JA06EHK9B06678 which has been seized in connection with Belhar P.S.Case No.08/20 dated 05/01/2020 registered under Section 30(a) and 37(c) of Bihar Prohibition and Excise Act, 2016 which is pending before Additional Sessions Judge-II, Banka and/or for grant of any other relief/reliefs for which the petitioner is entitled.
(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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