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Gujarat High Court
J vs Secretary on 24 March, 2011
Author: M.R. Shah,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/203019/1992	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 2030 of 1992
 

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

 

J
P BRAHMBHATT - Petitioner(s)
 

Versus
 

SECRETARY
& 17 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
HARSHIL DHOLAKIA FOR MR YN OZA for
Petitioner(s) : 1, 
GOVERNMENT PLEADER for Respondent(s) : 1 -
2. 
None for Respondent(s) : 3 -
18. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE M.R. SHAH
		
	

 

 
 


 

Date
: 05/02/2009 

 

 
 
ORAL
ORDER

So
as to give last chance to the respondents to file Affidavit-in-reply
to the respondents, S.O. to 12/2/2009. Affidavit-in-reply, if any, to
be filed on or before 11/2/2009 with a copy to the learned advocate
appearing on behalf of the petitioner, failing which the matter will
be proceeded further in absence of the Affidavit-in-reply.

[M.R.

SHAH, J.]

rafik

   

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