Appearance : vs Rule Unserved For on 24 January, 2011

Gujarat High Court
Appearance : vs Rule Unserved For on 24 January, 2011
Author: A.M.Kapadia,&Nbsp;Honourable Mr.Justice Bankim.N.Mehta,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/6764/2009	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 6764 of 2009
 

In


 

CRIMINAL
MISC.APPLICATION No. 7387 of 2007
 

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


 

KIRANBHAI
THAKOREBHAI VASAVA 

 

Versus
 

NIRAJ
PATEL POLICE SUB INSPECTOR & 1 

 

=========================================
 
Appearance : 
MR
BHARAT D SHUKLA for Applicant(s) : 1, 
RULE UNSERVED for
Respondent(s) : 1, 
MR. L.B.DABHI, APP for Respondent(s) :
2, 
========================================= 

 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE A.M.KAPADIA
		
	
	 
		 
			 

 

			
		
		 
			 

and
		
	
	 
		 
			 

 

			
		
		 
			 

HONOURABLE
			MR.JUSTICE BANKIM.N.MEHTA
		
	

 

 
 


 

Date
: 24/01/2011 

 

 
 
ORAL
ORDER

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

Since
Rule issued to Respondent No.1 has remained unserved, FRESH RULE
be issued to Respondent No.1
returnable on 14.2.2011, through the concerned Police Officer, at
the residence of Respondent No.1.

(A.M.Kapadia,J)

(B.N.Mehta,J)

Jayanti*

   

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