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


Gujarat High Court
Gail vs Indian on 22 March, 2011
Author: Y.R.Meena,&Nbsp;Honourable Mr.Justice J.C.Upadhyaya,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	


 


	 

LPA/1622/2006	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

LETTERS
PATENT APPEAL No. 1622 of 2006
 

In


 

SPECIAL
CIVIL APPLICATION No. 4887 of 2006
 

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


 

GAIL
(INIDA) LTD & 1 - Appellant(s)
 

Versus
 

INDIAN
PETROCHEMICALS CORPN LTD & 2 - Respondent(s)
 

======================================
 
Appearance : 
MR KB TRIVEDI
SR ADVOCATE WITH MS SANGITA VISHEN FOR M/S
TRIVEDI & GUPTA for Appellant(s) : 1 - 2. 
MR KS NANAVATI SR
ADVOCATE MR KD GANDHIN FOR NANAVATI ASSOCIATES for Respondent(s) :
1, 
RULE SERVED for Respondent(s) : 2, 
RULE NOT RECD BACK for
Respondent(s) : 3, 
====================================== 

 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			THE CHIEF JUSTICE Y.R.MEENA
		
	
	 
		 
			 

 

			
		
		 
			 

and
		
	
	 
		 
			 

 

			
		
		 
			 

HONOURABLE
			MR.JUSTICE J.C.UPADHYAYA
		
	

 

 
 


 

Date
: 31/03/2008 

 

 
ORAL
ORDER

List
it on 10th April, 2008 along with Letters Patent Appeal
No.1012 of 2007 for final hearing at 2.15 P.M..

(
Y. R. MEENA, C. J. )

(
J. C. UPADHYAYA, J. )

kailash

   

Top


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

107 queries in 0.163 seconds.