Posted On by &filed under Gujarat High Court, High Court.


Gujarat High Court
Dhandas vs State on 12 October, 2011
Author: Z.K.Saiyed,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

CR.MA/14383/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 14383 of 2011
 

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

 

DHANDAS
HARIRAM SADHU - Applicant(s)
 

Versus
 

STATE
OF GUJARAT - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
NIRAD D BUCH for
Applicant(s) : 1, 
MS CHETNA SHAH, APP for Respondent(s) :
1, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE Z.K.SAIYED
		
	

 

 
 


 

Date
: 12/10/2011  
 
ORAL ORDER

Rule.

Ms.Chetna Shah, learned Additional Public Prosecutor, waives
service of Rule on behalf of the respondent-State.

Heard
Mr.N.D.Bush, learned advocate for the applicant. After some
arguments he seeks permission to withdraw this application.
Permission as prayed for is granted. This application stands disposed
of as withdrawn. Rule is discharged.

(Z. K. SAIYED,
J.)

kks

   

Top


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.170 seconds.