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Gujarat High Court
Misc.Civil Application No. 386 Of … vs Mr Bs Patel For on 13 October, 2011
Author: R.K.Abichandani, Honourable A.M.Kapadia,
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      IN THE HIGH COURT OF GUJARAT AT AHMEDABAD



      MISC.CIVIL APPLICATION No 386 of 2001


              in


      CIVIL APPLICATIONNo 5653       of 2000



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      Appearance:
      1. Misc.Civil Application No. 386 of 2001
           MR MIHIR H JOSHI for Petitioner No. 1
           MR BS PATEL for Respondent No. 1
           MR PJ VYAS for Respondent No. 1
           MS MEGHA JANI for Respondent No. 2-3


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                   CORAM : MR.JUSTICE R.K.ABICHANDANI
                                      and
                           MR.JUSTICE A.M.KAPADIA


                   Date of Order: 06/07/2001


 ORAL ORDER

(Per : MR.JUSTICE R.K.ABICHANDANI)

1.The learned counsel appearing for the respondents
no. 2 & 3 states that these respondents will deposit a
draft of Rs.50,000/- today in the High Court Registry.
This draft may be accepted by the Registry. The learned
counsel states that further amount will be deposited in
due course. We, therefore, grant further time to the
respondent no. 2 and its partners to comply with the
directions earlier given upto 3rd August, 2001.

( R.K.ABICHANDANI, J )
( A.M.KAPADIA, J )

srilatha


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