STATE OF UTTARAKHAND Vs. SATISH GHAI
LAWS(UTN)-2013-9-24
HIGH COURT OF UTTARAKHAND
Decided on September 06,2013

STATE OF UTTARAKHAND Appellant
VERSUS
Satish Ghai Respondents

JUDGEMENT

Alok Singh, J. - (1.) JEEP No. UA 06A 3515 along with forest product i.e. Sheesham and Sagon was seized by the forest officers under Section 52 of the Indian Forest Act for the offence of case crime No. 1093 of 2005 under Section 379, 411 IPC and under Section 26, 52, 65 of the Forest Act police station Nanakmatha. Application to release the Jeep bearing registration No. UA 06A 3515 along with 28 frames of Sheesham and Sagon was moved before the Additional Judicial Magistrate, Khatima, which was dismissed by learned Additional Judicial Magistrate, Khatima vide order dated 28.02.2009.
(2.) FEELING aggrieved; criminal revision being criminal revision No. 55 of 2009 was preferred by the respondent, herein, in the Court of Session, Udham Singh Nagar which was allowed vide order dated 07.12.2009 directing to release the vehicle on his furnishing a personal bond of Rs. 1,50,000/ - and one surety of the like amount to the satisfaction of trial Magistrate. Feeling aggrieved, State has preferred this revision.
(3.) NONE appears for the respondent despite valid service.;


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