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Gujarat High Court
Kumarpal vs Charity on 29 January, 2010
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CA/8128/2007	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION - FOR INJUNCTION No. 8128 of 2007
 

In


 

SPECIAL
CIVIL APPLICATION No. 13788 of 2007
 

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


 

KUMARPAL
MANEEKLAL SHAH & 8 - Petitioner(s)
 

Versus
 

CHARITY
COMMISSIONER GUJARAT STATE & 9 - Respondent(s)
 

=========================================================
 
Appearance : 
MR
TS NANAVATI for
Petitioner(s) : 1 - 9. 
MS PAURAMI B SHETH for Respondent(s) :
1, 
MR AMAR N BHATT for Respondent(s) : 2 -
10. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

	
       Date : 29/01/2010 

 

 
ORAL
ORDER

This
matter was tagged with Special Civil Application No. 13788 of 2007,
which has been listed on Board today. Inadvertently, this matter has
not been listed on Board. However, when the cognate matter being
Special Civil Application No. 13788 of 2007 was taken up for hearing,
Mr. T.S. Nanavati, learned counsel for the applicants stated that
this application may be disposed of as he is not pressing the same
at this stage. Thus, in view the aforesaid statement made by the
learned counsel for the applicants, the application stands disposed
of as not pressed.

[K.S.

JHAVERI, J.]

/phalguni/

   

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