ASHOK MAHTO Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-26
HIGH COURT OF PATNA
Decided on January 05,2021

ASHOK MAHTO Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) Heard Mr. Bijay Bhushan Prasad, learned counsel for the petitioner and Mr. Madan Kumar, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(2.) The petitioner is in custody in connection with Excise Case No. 222 of 2020 dated 25.08.2020, instituted under Section 30(a) of the Bihar Prohibition and Excise Act, 2016.
(3.) The allegation against the petitioner is that from his hut 364.680 litres of liquor was recovered.;


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