DEVENDRA KUMAR RAY Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-7
HIGH COURT OF PATNA
Decided on May 03,2021

Devendra Kumar Ray Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

S.KUMAR, C.J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State. Petitioner has prayed for the following reliefs: - "That this application is being filed for issuance of an appropriate writ in the nature of mandamus or any other writ/writs, order/orders, direction/directions, for following reliefs: (A) For release of the Vehicle in favour of the petitioner vide Bolero DI bearing Registration no.BR01PC/9324, Chasis No. MA1XA2GHKC5A71059, Engine No. GHB4M61961, which has been illegally seized and kept in open sky in abandoned condition in connection with Patori P.S.Case No.264 of 2020 registered under Section 272, 273 and 414 of the IPC and 30(a) of the Bihar Prohibition and Excise Act, 2016 in which allegedly from the vehicle in question (Bolero DI bearing Registration no.BR01PC/9324) about 36 liter Indian made foreign liquor was recovered."
(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 and 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.