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Gujarat High Court
Motive vs Zhejiang on 23 August, 2011
Author: K.M.Thaker,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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CS/1/2009	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
SUITS No. 1 of 2009
 

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

 

MOTIVE
S R L & 1 - Plaintiff(s)
 

Versus
 

ZHEJIANG
WUMA REDUCER COMPANY LIMITED - Defendant(s)
 

=========================================================
 
Appearance
: 
MR
YJ TRIVEDI for
Plaintiff(s) : 1 - 2. 
DR RAJESH H ACHARYA for Defendant(s) :
1, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE K.M.THAKER
		
	

 

 
 


 

Date
: 23/08/2011 

 

 
ORAL
ORDER

At the
request of learned advocate for the defendant, who wants to get the
order (passed by the Court in China) verified, S.O to 2nd
September, 2011. Learned advocate for the defendant has submitted
that the copy of the order is already forwarded (to the Advocate in
China) for verification purpose.

[
K. M. THAKER, J. ]

vijay

   

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