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G vs State on 12 May, 2010

Gujarat High Court
G vs State on 12 May, 2010
Author: S.R.Brahmbhatt,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/3424/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 3424 of 2010
 

In


 

CRIMINAL
MISC.APPLICATION No. 2297 of 2010
 

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


 

G
P TRADERS - PROP. KEVALCHANDPUKHRAJJI BAGREJA - Applicant
 

Versus
 

STATE
OF GUJARAT & 1 - Respondents
 

=========================================================
Appearance : 
MR
RAJESH KANANI FOR MR MAHENDRA K PATEL
for Applicant: 1, 
MR RC
KODEKAR ADDL PUBLIC PROSECUTOR for Respondent: 1, 
RULE SERVED for
Respondent:
2, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE S.R.BRAHMBHATT
		
	

 

 
 


 

Date
: 12/05/2010 

 

 
 
ORAL
ORDER

The
delay is condoned. The application stands disposed of. Rule is made
absolute to the aforesaid extent. Registry is directed to place the
application for Leave to Appeal for hearing in due course.

(S.R.BRAHMBHATT,
J.)

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