SANTOSH KUMAR PANDEY Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-45
HIGH COURT OF PATNA
Decided on January 06,2021

SANTOSH KUMAR PANDEY Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

ANJANI KUMAR SHARAN,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 an appropriate writ in the nature of mandamus commanding the respondent authority concerned i.e. Respondent No. 2 to release the Bolero bearing registration no. BR03P5190 (hereinafter vehicle in question), in favour of the petitioner which has illegally been seized in connection with Dawath P.S.Case No. 208/2019 dated 22.12.2019 registered for the alleged offences punishable under Section 30(a) of the Bihar Prohibition and Excise Act, 2016 and any other writ/writs for granting any other relief(s) for which the petitioner is found entitled in the facts and circumstances of the present 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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