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Gujarat High Court
Karsanbhai vs State on 29 January, 2010
Author: Akil Kureshi,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCR.A/134/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CRIMINAL APPLICATION No. 134 of 2010
 

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


 

KARSANBHAI
GANDABHAI PATEL - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=======================================================
Appearance : 
MR
HR PRAJAPATI for Applicant(s) : 1, 
MR KP RAVAL APP for
Respondent(s) : 1, 
None for Respondent(s) :
2, 
======================================================= 

 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE AKIL KURESHI
		
	

 

 
 


 

Date
: 29/01/2010
 

ORAL
ORDER

Rule.

Learned A.P.P., Mr.K.P. Raval waives service of notice of rule on
behalf of the respondents.

Learned
counsel for the applicant submitted that the appeal is pending since
August, 2008.

The
respondent no.2 is requested to dispose the Appeal of the applicant
expeditiously and preferably by 30th April, 2010. Rule is
made absolute. Direct service is permitted.

(AKIL
KURESHI,J.)

/patil

   

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