Bhatia vs Amritlal on 12 August, 2010

Gujarat High Court
Bhatia vs Amritlal on 12 August, 2010
Author: Abhilasha Kumari,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CA/12235/2008	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION - FOR ORDERS No. 12235 of 2008
 

in


 

SECOND
APPEAL No. 172 of 1987
 

with
 

SECOND
APPEAL No. 172 of
1987 
 
=========================================================

 

BHATIA
VINODKUMAR NAROTTAMDAS SAMPAT & 1 - Petitioner(s)
 

Versus
 

AMRITLAL
RAMDAS POMAL & 2 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
MD PANDYA for
Petitioner(s) : 1, 1.2.1,1.2.2  
MR PV HATHI for Respondent(s) :
1, 
None for Respondent(s) : 2 -
3. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HON'BLE
			SMT. JUSTICE ABHILASHA KUMARI
		
	

 

 
 


 

Date
: 04/12/2009 

 

ORAL
ORDER

The
matter has been called out thrice after revising the entire
cause-list for the third time. None appears for the appellant. The
Civil Application and Second Appeal are dismissed for
non-prosecution. Notice is discharged. Interim relief, if any, stands
vacated. There shall be no orders as to costs.

(Smt.Abhilasha
Kumari, J.)

(sunil)

   

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