RAHUL MIDHA Vs. STATE OF BIHAR
LAWS(PAT)-2022-5-15
HIGH COURT OF PATNA
Decided on May 13,2022

Rahul Midha Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Petitioner has prayed for the following relief(s):- "(i) Issuance of a writ of certiorari, quashing the ex- parte order of confiscation, passed by the District Magistrate cum Confiscating Authority in case NO. 403. (E) of 2021, by which the white Ecosport Titanium vehicle fo the petitioner bearing registration No. JH05CE4358, Engine No. JB77647, Chasis No. MAJAXXMRKAJB77647, has been confiscated and directed to be auction sold, on an alleged recovery of 3 bottles of beer (1.8 litres). (ii) Direct the respondents to forthwith release the white Ecosport Titanium vehicle of the petitioner bearing registration no. JH05CE 4358, Engine No. JB77647, Chasis No. MAJAXXMRKAJB77647."
(3.) It has been submitted by learned counsel for the petitioner that final order of confiscation has been passed by the confiscating authority in Confiscation Case No. 403(E) of 2021 for confiscation of his vehicle without hearing him.;


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