PRAVEEN KUMAR S/O GYAN SINGH Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-8-76
HIGH COURT OF UTTARAKHAND
Decided on August 01,2012

Praveen Kumar S/O Gyan Singh Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioner has sought quashing of the order dated 16.04.2012, passed by Additional Sessions Judge/ 2 nd Fast Track Court, Dehradun, in Criminal Appeal No. 104 of 2010, whereby said court has affirmed the order dated 15.09.2010, passed by the trial court confiscating the 18 L.P.G. Gas cylinders (domestic) said to have been found in possession of the petitioner Praveen Kumar on 10.01.2007.
(3.) Learned counsel for the petitioner submitted that the Additional District Magistrate, Dehradun, has illegally confiscated the L.P.G. Gas cylinders. It is further submitted that the petitioner was in possession of the L.P.G. Gas cylinders, as the same were given to him by various consumers to get them filled. However, the petitioner could not show any authority to get filled the L.P.G. Gas cylinders of others and he could not justify as to with what authority he was in possession of such large number of L.P.G. cylinders.;


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