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Gujarat High Court
Appearance: vs Mr Hh Patel For on 12 October, 2011
Author: S.K.Keshote,
     IN THE HIGH COURT OF GUJARAT AT AHMEDABAD


     SPECIAL CIVIL APPLICATION No 12482 of 2000



     --------------------------------------------------------------
     JABBARSING KASTURSING         BRAHMBHATT (RAO)
Versus
     STATE OF GUJARAT
     --------------------------------------------------------------
     Appearance:
          MR HR PRAJAPATI for Petitioner
          MR HH PATEL for Respondent No. 1, 2, 3
     --------------------------------------------------------------


               CORAM : MR.JUSTICE S.K.KESHOTE


               Date of Order: 01/03/2001


ORAL ORDER

The learned counsel for the petitioner prays for short
adjournment of the matter. Reply to the special civil
application has not been filed by respondents. The
learned counsel appearing for respondents prays for three
weeks’ time to file reply to the special civil
application. This request is strongly opposed by learned
counsel for the petitioner but looking to the nature of
the case, I consider it to be appropriate and in the
interest of justice to grant last opportunity to the
respondents. Prayer made for grant of time to file reply
deserves acceptance. The office is directed to list this
matter on final hearing board after three weeks in
seriatim as per chronological order of actual date of
execution of detention order on detenu, in each case,
keeping in mind the Register which has been ordered to be
kept and maintained. However, in case its turns falls
for listing in the court before three weeks, the matter
may not be listed for three weeks from today.
(S.K.Keshote, J.)

(sunil)


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