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


Gujarat High Court
Madhusudan vs Manager on 16 November, 2011
Author: V. M. Jhaveri,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

CA/9615/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION - FOR CONDONATION OF DELAY No. 9615 of 2011
 

With


 

CIVIL
APPLICATION No. 9616 of 2011
 

In
LETTERS PATENT APPEAL No. 550 of 2004
 

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


 

MADHUSUDAN
ALIAS GOPALBHAI MOTILAL SEVAK - Petitioner(s)
 

Versus
 

MANAGER
& 1 - Respondent(s)
 

=========================================
 
Appearance : 
MR
BHARAT SHAH for the Petitioner. 
None for Respondent(s) : 1 -
2. 
========================================= 

 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE V. M. SAHAI
		
	
	 
		 
			 

 

			
		
		 
			 

and
		
	
	 
		 
			 

 

			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

 
 


 

Date
: 16/11/2011 

 

 
 
					ORAL
ORDER

(Per
: HONOURABLE MR.JUSTICE KS JHAVERI)

By
earlier order, though time was granted to remove office objections,
office objections have not been removed. Therefore, the Civil
Applications are dismissed for default.

(V.M.SAHAI,J)

(K.S.JHAVERI,J)

***vcdarji

   

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Your email address will not be published.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 0.182 seconds.