Chakubhai vs Koli on 23 July, 2008

Gujarat High Court
Chakubhai vs Koli on 23 July, 2008
Author: H.K.Rathod,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CA/14437/2007	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION - FOR CONDONATION OF DELAY No. 14437 of 2007
 

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

 

CHAKUBHAI
MALABHAI & 2 - Petitioner(s)
 

Versus
 

KOLI
KALU MALA & 5 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
HARSHAD K PATEL for
Petitioner(s) : 1,
1.2.1,
1.2.2,1.2.3
 
RULE
SERVED for
Respondent(s) : 1
- 4. 
RULE
UNSERVED for
Respondent(s) : 5
- 6. 
=========================================================


 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE H.K.RATHOD
		
	

 

 
 


 

Date
: 23/07/2008 

 

 
 
ORAL
ORDER

Learned
advocate Mr.H.K.Patel requests for some time to supply correct
address of respondent Nos.5 and 6, who remain unserved. Considering
his request, the matter is adjourned to 31.7.2008.

(H.K.RATHOD,J.)
(vipul)

   

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