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Mahesh vs State on 16 February, 2010

Gujarat High Court
Mahesh vs State on 16 February, 2010
Author: H.B.Antani,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/1292/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 1292 of 2010
 

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

 

MAHESH
VALABHAI JALU - THRO' JAGDISHKUMAR A VIRDA - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
BH SOLANKI for
Applicant(s) : 1 
MS KRINA CALLA APP for Respondent(s) : 1 
RULE
NOT RECD BACK for Respondent(s) :
2 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE H.B.ANTANI
		
	

 

Date
: 16/02/2010 

 

ORAL
ORDER

Learned
advocate Mr.B.H. Solanki
for the applicant seeks permission to withdraw this
application. Permission, as prayed for, is granted. The application
stands disposed of as withdrawn. Rule is discharged.

(H.B.ANTANI,
J.)

Hitesh

   

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