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Criminal Misc.Application No. … vs Public Prosecutor For on 2 August, 2010

Gujarat High Court
Criminal Misc.Application No. … vs Public Prosecutor For on 2 August, 2010
Author: D.A.Mehta,&Nbsp;
     IN THE HIGH COURT OF GUJARAT AT AHMEDABAD



     CRIMINAL MISC.APPLICATION No 7965 of 2002



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     BHUPENDRAKUMAR SHANTILAL PATEL
Versus
     STATE OF GUJARAT
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     Appearance:
     1. Criminal Misc.Application No. 7965 of 2002
          MR AM PAREKH for Applicant No. 1
          PUBLIC PROSECUTOR for Respondent No. 1
          MR CB DASTOOR for Respondent No. 1


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              CORAM : MR.JUSTICE D.A.MEHTA


              Date of Order: 25/11/2002


ORAL ORDER

The learned advocate for the applicant submits
Affidavit-in-Rejoinder and Further Affidavit on behalf of
the applicant and seeks permission to withdraw this
application for Anticipatory Bail. The affidavit is
taken on record. Permission to withdraw this application
is granted. The application stands disposed off
accordingly. Notice discharged.
[ D.A.MEHTA, J ]

*****
‘Bhavesh’

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