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Dilipbhai vs Vora on 5 May, 2010

Gujarat High Court
Dilipbhai vs Vora on 5 May, 2010
Author: Ravi R.Tripathi,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/11110/2009	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 11110 of 2009
 

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


 

DILIPBHAI
CHUNILAL NATHWANI - Petitioner(s)
 

Versus
 

VORA
& NATHWANI COMPANY & 26 - Respondent(s)
 

=========================================
 
Appearance : 
MR
PREMAL S RACHH for
Petitioner(s) : 1, 
NOTICE UNSERVED for Respondent(s) : 1, 
NOTICE
SERVED for Respondent(s) : 2 - 3, 3.2.2, 3.2.3, 3.2.4,3.2.5 - 4,12 -
20, 23, 27, 
None for Respondent(s) : 3, 
MR MAYUR H MALKAN for
Respondent(s) : 5 - 9,11 - 27. 
UNSERVED-EXPIRED (N) for
Respondent(s) : 10, 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE RAVI R.TRIPATHI
		
	

 

 
 


 

Date
: 05/05/2010 

 

 
 
ORAL
ORDER

At the request
of the learned Advocate for the petitioner, to enable him to take
instructions with regard to heirs and legal representatives of
respondent No.10, who is reported to have expired, the matter is
adjourned to 11.05.2010.

(Ravi
R.Tripathi, J.)

*Shitole

   

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