Champalal vs Mahendra on 31 March, 2010

Gujarat High Court
Champalal vs Mahendra on 31 March, 2010
Author: Anant S. Dave,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/2740/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 2740 of 2010
 

In


 

CRIMINAL
REVISION APPLICATION No. 172 of 2010
 

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

CHAMPALAL
SANKALCHAND JAIN - Applicant(s)
 

Versus
 

MAHENDRA
UKABHAI PATEL @ BABUBHAI & 1 - Respondent(s)
 

=============================================
 
Appearance : 
MR
SANJAY PRAJAPATI for Applicant(s) : 1, 
None for Respondent(s) :
1, 
MR. LR PUJARI ADDL. PUBLIC PROSECUTOR for Respondent(s) :
2, 
=============================================
 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE ANANT S. DAVE
		
	

 

 
 


 

Date
: 31/03/2010 

 

ORAL
ORDER

Heard
learned advocate for the applicant.

Rule
returnable on 27th April, 2010. Mr. L.R. Pujari, learned
APP, waives service of rule on behalf of respondent No.2.

[ANANT
S. DAVE, J.]

//smita//

   

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