DAVINDER SINGH JASROTIA Vs. STATE OF JAMMU AND KASHMIR
LAWS(J&K)-2020-2-77
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 26,2020

Davinder Singh Jasrotia Appellant
VERSUS
STATE OF JAMMU AND KASHMIR Respondents

JUDGEMENT

Rajesh Bindal, J. - (1.)This application has been filed by the applicant seeking a direction for release of vehicle (Bolero) bearing Registration No. JK02W-6666 seized by the police of Police Station Gandhi Nagar, Jammu, on 03.02.2020 vide Challan No. 34810 for using black nets.
(2.)Reply to the application stands filed by the respondents.
(3.)We have heard the applicant and the counsel for the respondents.
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