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Gujarat High Court
Devendrakumar vs State on 8 March, 2010
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/8603/1991	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 8603 of 1991
 

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

 

DEVENDRAKUMAR
K AKHIYA - Petitioner(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=========================================================
 
Appearance
: 
None
for Petitioner(s) : None for Petitioner No(s).: for Petitioner(s) :
1, 
MR JASWANT K SHAH AGP for Respondent(s) : 1 -
2. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

 
 


 

Date
: 08/03/2010 

 

 
 
ORAL
ORDER

1.0 By
way of present petition, the petitioner has prayed to quash and set
aside the impugned order dated 03.01.1991 passed by the Joint
Director of Social Welfare Department, Gandhinagar.

2.0 By
efflux of time, the petition has become academic. Hence, the petition
stands disposed of as having become academic. Rule is discharged.
Interim relief, if any, stands vacated.

(K.S.JHAVERI,
J.)

niru*

   

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