RAHUL KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-3-25
HIGH COURT OF PATNA
Decided on March 09,2021

RAHUL KUMAR Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

SANJAY KAROL,S.KUMAR,J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State.
(2.) Petitioner has prayed for the following reliefs: - 'That the petitioner craves indulgence of this Hon'ble Court for issuance of appropriate writ in the nature of 'Mandamus' or any writ/writs, order/orders commanding the respondents to release the TVS APACHE Motorcycle bearing Registration Number BR27M4302, Engine No. CE4FK2X10169, Chasis No. MD634CE48K2F10727 which has been seized in connection with G.O. Case No.100/20 dated 8/7/2020 under Section 30(a)/56(b) of the Bihar Prohibition and Excise Act, 2016.'
(3.) 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.;


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