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Chandubhai vs State on 26 August, 2011

Gujarat High Court
Chandubhai vs State on 26 August, 2011
Author: Anant S. Dave,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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CR.MA/13893/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 13893 of 2010
 

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


 

CHANDUBHAI
BABABHAI - Applicant(s)
 

Versus
 

STATE
OF GUJARAT - Respondent(s)
 

=========================================================
 
Appearance : 
MR
SP MAJMUDAR for
Applicant(s) : 1,MR PP MAJMUDAR for Applicant(s) : 1, 
Mr Kartik
Pandya, Addl.PUBLIC PROSECUTOR for Respondent(s) :
1, 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE ANANT S. DAVE
		
	

 

 
 


 

Date
: 01/12/2010 

 

 
 
ORAL
ORDER

Learned
Advocate for the applicant seeks permission to withdraw this
application at this stage with liberty to file afresh. Permission as
prayed for is granted. Disposed of as withdrawn.

[ANANT S DAVE, J.]

msp

   

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