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Appearance : vs Mr Hl Jani App For on 27 September, 2010

Gujarat High Court
Appearance : vs Mr Hl Jani App For on 27 September, 2010
Author: A.M.Kapadia,&Nbsp;Honourable Mr.Justice J.C.Upadhyaya,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCR.A/1833/2010	 2/ 2	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CRIMINAL APPLICATION No. 1833 of 2010
 

 


 

 


 

=========================================


 

JAIBUNNISHABANU
SUBHARATIBHAI MANSURI 

 

Versus
 

STATE
OF GUJARAT & ORS
 

=========================================
 
Appearance : 
MR
RITESH B DAVE for
Applicant 
MR HL JANI APP for Respondent  No. 1 
NOTICE SERVED BY
DS for Respondent Nos. 2 -
4. 
=========================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE A.M.KAPADIA
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE J.C.UPADHYAYA
		
	

 

 
 


 

                   		Date
: 27/09/2010 

 

ORAL
ORDER

:

(Per
: HONOURABLE MR.JUSTICE A.M.KAPADIA)

Mr.

H.L. Jani, learned APP for the respondent No.1 – State of
Gujarat states that corpus – Shabbir Subhratibhai Mansuri was
never in illegal detention of respondent Nos.2 and 3. He was called
in connection with detection of some crimes by issuing notice under
Section 160 of the Criminal Procedure Code on several dates. The
signature of the corpus was also taken when he was called in the
police station. He prays to adjourn the matter to enable him to file
a detailed reply affidavit annexing the notices issued to the corpus-
Shabbir Subhratibhai Mansuri under Section 160 of the Criminal
Procedure Code for remaining present before the police station.

Hence,
upon his request, SO to 4.10.2010.

(A.M.KAPADIA,
J.)

(J.C.UPADHYAYA,
J.)

pnnair

   

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