Loading...

Bharatkumar vs Mehsana on 5 November, 2010

Gujarat High Court
Bharatkumar vs Mehsana on 5 November, 2010
Author: Y.R.Meena,&Nbsp;Honourable Mr.Justice Dave,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	


 


	 

SCA/19149/2006	 1/ 1	ORDER 
 
 

	

 


IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 


SPECIAL
CIVIL APPLICATION No. 19149 of 2006
 

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


 


BHARATKUMAR
LABHSHANKAR JOSHI - Petitioner(s)
 


Versus
 


MEHSANA
NAGAR PALIKA THRO'CHIEF OFFICER & 3 - Respondent(s)
 

======================================
 
Appearance : 
MR
MAHENDRA K PATEL for Petitioner(s) : 1, 
None
for Respondent(s) : 1 - 2, 4, 
GOVERNMENT
PLEADER for Respondent(s) : 3, 
======================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			THE ACTING CHIEF JUSTICE Y.R.MEENA
		
	
	 
		 
			 

 

			
		
		 
			 

HONOURABLE
			MR.JUSTICE A.S.DAVE
		
	

 

Date
: 01/02/2007 

 

ORAL
ORDER

Learned
counsel for the petitioner submits that the petitioner has moved an
application under the Right to Information Act, 2005 to the concerned
officers for supply of copies of certain documents.

He
prays for time.

List
on 02.04.2007.

(Y.R.

MEENA, ACTG. C.J.)

(ANANT
S. DAVE, J.)

[sn
devu] pps

   

Top

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information