KASHI SINGH RAIPA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-130
HIGH COURT OF UTTARAKHAND
Decided on May 18,2012

Kashi Singh Raipa Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under section 482 of Code of Criminal Procedure, 1973 (for short Cr.P.C.), the petitioner has sought release of the seized item Cordycepus Sinesis (Keeda Jadi) weighing 2 kg and 100gm, in favour of the petitioner.
(3.) Learned counsel for the petitioner submitted that the petitioner had a valid permit to carry Cordycepus Sinesis (Keeda Jadi/ Yarsa gambu). He further pointed out that Rs 16,000/- was deposited as royalty by him with the State Bank of India, Dharchula, and under Letter No. 4345 dated 19.05.2011, issued by Dy. Conservator of Forest, the petitioner had a right to take aforesaid item, but the police illegally seized from the petitioner. It is contended that actually the petitioner was carrying 4 kg, of the Cordycepus Sinesis but police had shown only recovery of 2.100 kg.;


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