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Gujarat High Court
Manjibhai vs Kumudkumariba on 21 November, 2011
Author: G.B.Shah,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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SCA/11915/2008	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 11915 of 2008
 

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

 

MANJIBHAI
VIRJIBHAI TEJANI & 11 - Petitioner(s)
 

Versus
 

KUMUDKUMARIBA
JYOTINDRASINHJI JADEJA - Respondent(s)
 

=========================================================
 
Appearance
: 
MRHARSHITSTOLIA
for
Petitioner(s) : 1 - 3, 3.2.1, 3.2.2, 3.2.3, 3.2.4,3.2.5 -
12.MRPARTHSTOLIA for Petitioner(s) : 1 - 3, 3.2.1, 3.2.2, 3.2.3,
3.2.4,3.2.5 - 12. 
None for Respondent(s) : 1, 
MR MITUL K SHELAT
for Respondent(s) : 1.2.1
 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE G.B.SHAH
		
	

 

 
 


 

Date
: 21/11/2011 

 

 
 
ORAL
ORDER

Learned
advocate Mr.Harshit S. Toliya and learned advocate Mr.Mitul K.
Shelat are present.

Learned
advocate Mr. Mitul K. Shelat has requested for time for commencing
with hearing, for which learned advocate Mr.Harshit S. Toliya has
submitted that he has no objection if the matter be adjourned for
limited period. Accordingly, matter is adjourned to 01.12.2011.

(G.B.SHAH,J.)

Girish

   

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