DHANANJAY KUMAR SAH Vs. STATE OF BIHAR
LAWS(PAT)-2021-3-35
HIGH COURT OF PATNA
Decided on March 19,2021

Dhananjay Kumar Sah Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

S.KUMAR,J. - (1.) Heard learned counsel for the petitioner and learned counsel for the State.
(2.) Petitioner has prayed for the following reliefs: - 'For commanding the Respondents to immediately release the OMNI B Intern Extreme CRD FI 8S BSIV vehicle, bearing Registration Number WB051218, Chasis Number MCLSAC8XPRG009077 and Engine Number G2408514GO2400, belonging to the petitioner which has been seized in most arbitrary and malafide manner pursuant to institution of Hajipur Sadar P.S.Case No.530/2020 for the offences alleged under Section 30(a) of the Bihar Prohibition and Excise Act and Section 414 of the I.P.C.'
(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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