B vs State on 17 February, 2010

Gujarat High Court
B vs State on 17 February, 2010
Author: D.H.Waghela,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/1476/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 1476 of 2010
 

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


 

B
R DAVERA - Petitioner(s)
 

Versus
 

STATE
OF GUJARAT & 3 - Respondent(s)
 

=========================================
 
Appearance : 
MR
KJ KAKKAD for
Petitioner(s) : 1, 
MS MOXA THAKKAR, AGP  for Respondent(s) :
1, 
None for Respondent(s) : 2 -
4. 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE D.H.WAGHELA
		
	

 

 
 


 

Date
: 17/02/2010 

 

 
ORAL
ORDER

The
petitioner has sought to challenge his transfer effected by order
dated 05.12.2009, which expressly states that the transfer is ordered
on administrative ground. The petitioner has also expressed his
apprehension about further transfer. No case having been made out to
interfere with the impugned order of transfer and the petition cannot
be entertained for staying apprehended or prospective transfer.
Therefore, it is summarily dismissed.

(D.H.Waghela,
J.)

Jyoti

   

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