MANISH SINGH Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-34
HIGH COURT OF PATNA
Decided on January 05,2021

MANISH SINGH Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Sanjay Karol,C.J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State.
(2.) Petitioner has prayed for the following reliefs: - "for issuance of a writ in the nature of Mandamus directing the respondent no.2 to release the vehicle TSV TVS Apache RTR 160 motorcycle bearing registration no.BR30Q-4287 seized in connection with Suppi P.S. Case No. 23 of 2020 dated 25.01.2020 registered for the offence under Section 272, 273 of the Indian Penal Code and Section 30(A) of Bihar Prohibition and Excise Act in favour of the petitioner and further for any other appropriate writ, writs order/orders direction/directions for which the petitioner is entitled to in the facts and circumstances of the case."
(3.) Learned counsel for the petitioner prays that the petition be disposed of in terms of the judgment dated 22.12.2020, passed in Civil Writ Jurisdiction Case No.9592 of 2020 (Dharmendra Mahto versus The State of Bihar).;


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