Appearance : vs None on 3 August, 2010

Gujarat High Court
Appearance : vs None on 3 August, 2010
Author: A.M.Kapadia,&Nbsp;Honourable Mr.Justice J.C.Upadhyaya,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/5335/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 5335 of 2010
 

In


 

CRIMINAL
APPEAL No. 841 of 2010
 

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


 

STATE
OF GUJARAT 

 

Versus
 

KEVAL
RAMESHBHAI GOLAKIYA(PATEL) & 2 

 

=========================================
 
Appearance : 
MR.
L.B.DABHI, APP for Applicant(s) : 1, 
None
for Respondent(s) : 1 - 3. 
=========================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE A.M.KAPADIA
		
	
	 
		 
			 

 

			
		
		 
			 

and
		
	
	 
		 
			 

 

			
		
		 
			 

HONOURABLE
			MR.JUSTICE J.C.UPADHYAYA
		
	

 

Date
: 03/08/2010 

 

ORAL
ORDER

(Per
: HONOURABLE MR.JUSTICE J.C.UPADHYAYA)

Having
heard Mr. L.B.Dabhi, learned APP for the Applicant State of
Gujarat and on perusal of the impugned judgment and order acquitting
Respondents accused of the offences punishable under Sections
302, 364A, 387, 201, 120B read with Section 34 of the Indian Penal
Code, according to us, this is a fit case to grant leave to file
appeal. Hence, leave to file appeal is granted.

This
application stands disposed of accordingly.

(A.M.Kapadia,J)

(J.C.Upadhyaya,J)

Jayanti*

   

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