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Gujarat High Court
Mohanlal vs State on 18 November, 2011
Author: Ks Jhaveri,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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SCA/6308/1995	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 6308 of 1995
 

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

 

MOHANLAL
THAKERSHI RUPARELIA - Petitioner(s)
 

Versus
 

STATE
OF GUJARAT & 3 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
SHIRISH JOSHI for
Petitioner(s) : 1, 
MR NJ SHAH AGP for Respondent(s) : 1 - 2. 
RULE
SERVED for Respondent(s) : 3, 
MR DG SHUKLA for Respondent(s) :
4, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

				Date
: 18/11/2011 

 

ORAL
ORDER

1.0 This
Court on 03.10.2011 has passed the following order:

“It
is contended by the learned advocate for the petitioner that
majority of the grievances of the petitioner have substantially been
redressed vide order dated 12th
February 2007.

However,
with a view to enable Mr.N.J. Shah, learned Assistant Government
Pleader, to file reply, the matter is adjourned for two weeks.”

2.0 Inspite
of the aforesaid order, no affidavit-in-reply is filed by the
respondent No. 2. The matter is adjourned to 02.12.2011. It is made
clear that if the reply is not filed by the next date of hearing,
respondent No. 2 will remain present before this Court.

3.0 It
will be open for learned advocate for the petitioner to serve this
order to respondent No.2 by R.P.A.D.

(K.S.JHAVERI,
J.)

niru*

   

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