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Krunal Hashmukhbhai Shah Through Shah Nishil Hashmukhbhai v/s State of Gujarat


Company & Directors' Information:- R J SHAH AND COMPANY LIMITED [Active] CIN = L45202MH1957PLC010986

Company & Directors' Information:- SHAH INDIA PVT LTD [Active] CIN = U51909WB1960PTC024535

Company & Directors' Information:- B. B. SHAH PRIVATE LIMITED [Active] CIN = U17117RJ1984PTC002922

Company & Directors' Information:- D M SHAH & COMPANY PVT LTD [Active] CIN = U29244WB1988PTC045183

Company & Directors' Information:- C. M. SHAH AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74140MH1971PTC015107

Company & Directors' Information:- T M SHAH PRIVATE LIMITED [Strike Off] CIN = U10101UP1966PTC003139

Company & Directors' Information:- S B SHAH AND COMPANY PRIVATE LIMITED [Active] CIN = U51496DL1991PTC045040

Company & Directors' Information:- H B SHAH PRIVATE LIMITED [Active] CIN = U36100MH1947PTC005536

Company & Directors' Information:- M M SHAH PRIVATE LIMITED [Strike Off] CIN = U51311MH1962PTC012293

Company & Directors' Information:- D J SHAH AND CO PRIVATE LIMITED [Active] CIN = U74899DL1987PTC030169

Company & Directors' Information:- GUJARAT CORPORATION (INDIA) PRIVATE LIMITED [Strike Off] CIN = U51909GJ1948PTC000288

Company & Directors' Information:- C C SHAH LTD. [Strike Off] CIN = U15421WB2000PLC007659

Company & Directors' Information:- A H SHAH AND CO PVT LTD [Active] CIN = U51311MH1949PTC007019

Company & Directors' Information:- SHAH AND SHAH PVT LTD [Strike Off] CIN = U33112WB1980PTC032838

Company & Directors' Information:- A D SHAH PVT LTD [Strike Off] CIN = U51909MH1972PTC015715

Company & Directors' Information:- GUJARAT CORPORATION [INDIA] LIMITED [Not available for efiling] CIN = U99999MH1948PLC006153

Company & Directors' Information:- B. SHAH AND COMPANY LIMITED [Dissolved] CIN = U99999MH1952PLC008789

    R. Special Criminal Application No. 4037 of 2021

    Decided On, 21 June 2021

    At, High Court of Gujarat At Ahmedabad

    By, THE HONOURABLE MR. JUSTICE VIPUL M. PANCHOLI

    For the Applicant: Mihir Vakhariya (8336), Advocate. For the Respondent: L.B. Dabhi, APP.



Judgment Text

Oral Order:1. The petitioner has preferred this petition, seeking to invoke extraordinary jurisdiction of this Court under Article 226 and supervisory jurisdiction under Article 227 of the Constitution of India for the release of the muddamal vehicle i.e. Maruti Suzuki Ciaz car bearing Registration No.Gj-01-RN-9707.2. Learned advocate for the petitioner submitted that on registration of the FIR being C.R. No.11208055200236 of 2020 registered with DCB Police Station, District Rajkot City, for the offences under the provision of the Gujarat Prohibition Act, the vehicle of the petitioner has been seized as muddamal in connection with the aforesaid offence, however, the said vehicle is duly registered with the transport department of the Government and in support of it, RC Book is placed on record at Page No.16 of the compilation. He further, under the instructions, submitted that the petitioner is the registered owner of the vehicle in question and till date, the vehicle in question is not involved in any other case and even no one has claimed for the interim custody of the muddamal vehicle and if the interim custody of the said vehicle is handed over to the petitioner, he will abide by the conditions that may be imposed by this Court while handing over the vehicle. He further submits under the instructions that the vehicle in question is not involved in any other case. He, therefore, urged that this petition may be allowed on suitable conditions.3. Learned advocate for the petitioner has urged that this Court has wide powers, while exercising such powers under Article 226 of the Constitution. It can also take into account the ratio laid down in the case of 'SUNDERBHAI AMBALAL DESAI VS. STATE OF GUJARAT', reported in AIR 2003 SC 638, wherein, the Apex Court lamented the scenario of number of vehicles having been kept unattended and becoming junk within the police station premises. Learned advocate has also placed reliance upon the orders passed by the Coordinate Bench of this Court.4. Learned APP for the respondent-State has strongly objected the submissions made by learned advocate for the petitioner and submitted that the vehicle in question was used for transporting liquor by the accused and if this motor vehicle would be released, it will be used for transporting liquor by the petitioner. However after referring to the documents produced on record with regard registration of certification and Identity Card, it is submitted that the petitioner is the owner of the vehicle.5. On thus hearing both the sides, without determining the other issues raised by the petitioner, in reference to Sections 98 and 99 and other provisions of the said Act and reserving that to be determined in future, in an appropriate proceedings being a contentious issue, this Court choses not to enter into that arena in the present matter and instead exercise the powers under Articles 226 and 227 of the Constitution.6. Further, from the submissions canvassed by learned advocate for the petition, it is revealed that if the vehicle in question is not released, ultimately it would reduce to scrape and further the land / space of the campuses of police stations are also reduced to scrapyards. As against this, continuing the vehicle in police custody as muddamal, for various reasons, hardly turns out to be a factor for furtherance of dispensation of justice, on conclusion of the trial, as and when that stage is reached.7. The Co-ordinate Benches of this Court in number of cases, some of which are noted above, have released the vehicles. This Court has taken into consideration those decisions and the judgments / orders referred in those decisions. Having considered the same, taking any different view would not be proper.8. Resultantly, this application is allowed. The authority concerned is directed to release the vehicle of the petitioner, muddamal vehicle i.e. Maruti Suzuki Ciaz car bearing Registration No.Gj-01-RN-9707, on the terms and conditions that the petitioner:(i) furnish a solvent surety of the amount equivalent to the value of the vehicle in question as per the value disclosed in the seizure memo or panchnama;(ii) shall file an undertaking before the trial Court that prior to alienation or transfer in any mode or manner, prior permission of the concerned Court shall be taken till conclusion of the trial;(iii) shall also file an undertaking to produce the vehicle as and when directed by the trial Court;(iv) in the event of any subsequent offence, the vehicle shall stand confiscated .(v) shall not use this vehicle in transporting liquor in future.(vi) Before handing over the pos

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session of the vehicle to the petitioner, necessary photographs shall be taken and a detailed panchnama in that regard, if not already drawn, shall also be drawn for the purpose of trial.(vii) If, the IO finds it necessary, videography of the vehicle also shall be done. Expenses towards the photographs and the videography shall be borne by the petitioner.9. Rule is made absolute to the aforesaid extent. Direct service is permitted. Registry to communicate this order to the concerned Court/ authority forthwith.
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