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Gujarat High Court
Mahesh vs State on 18 March, 2011
Author: Md Shah,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/354/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 354 of 2011
 

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

MAHESH
DINESHBHAI LADUMOR & 4 - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 4 - Respondent(s)
 

=========================================
 
Appearance : 
MR
BM MANGUKIYA for
Applicant(s) : 1 - 5.MS BELA A PRAJAPATI for Applicant(s) : 1 -
5. 
PUBLIC PROSECUTOR for Respondent(s) : 1, 
NOTICE SERVED for
Respondent(s) : 2 - 5. 
=========================================
 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE MD SHAH
		
	

 

 
 


 

Date
: 18/03/2011 

 

ORAL
ORDER

In
pursuance to the order passed under Inquiry Case No.31 of 2003 which
is pending before JMFC, Rajula, Investigating Officer has carried
out the inquiry and on the basis of complaint, offence was
registered. It is submitted by Mr.Poojari, leaned APP on instructions
that thereafter charge sheet is filed against petitioner no.1 before
Criminal Court. Stand over over to 28.03.2011.

[M.D.Shah,
J.]

satish

   

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