AWADHESH KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-1-17
HIGH COURT OF PATNA
Decided on January 04,2021

AWADHESH KUMAR 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 an appropriate order/orders/directions/ writ in the nature of mandamus directing and commanding to the Respondents to release Bolero Pickup Van No. BR- 21GA-5617, Chassis No. MA1ZN2T-BKH1F51086, Engine No. TBH1F66271 of petitioner which has been seized by the police in connection with Govindpur P.S. Case No. 17 of 2020 dated 02.02.2020 offence under section 30(a) Bihar Prohibition and Excise Act, 2018."
(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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