NIRAJ KUMAR Vs. STATE OF BIHAR
LAWS(PAT)-2021-5-9
HIGH COURT OF PATNA
Decided on May 03,2021

NIRAJ KUMAR 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 writ application is being filed with a prayer to direct Provisional release Two wheeler Hero Motorcycle Splendor Plus Model bearing its Registration No.BR-19Q 8349, Engine No.HA10AHKHL 16611 and Chessis No. MBLHAW08XKHL12727 Since two wheeler Hero Motorcycle was seized on 26.07.20 and until today no proceeding for confiscation was initiated. The vehicle to the petitioner was seized in most illegal and unauthorized manner and was allegedly seized from the house of the petitioner whereas in FIR false statement was alleged that it was recovered and seized from Koshi Drainage at Bhelwa under Salkhua Police Station but as per the petitioner two wheeler Hero Motorcycle Splendor Plus Model bearing its Registration Number BR-19Q-8349 was seized from the House of the petitioner and no Country made liquor was recovered from the vehicle of the petitioner as alleged in the FIR. As such the two wheeler Hero Motorcycle Splendor Plus Model bearing its Registration Number BR-19Q-8349 Engine No. HA10AHKHL 16611 and Chassis No. MBLHAWO8XKHL12727 is illegally stopped and parked in Salkhua Police Station Premises."
(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.;


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