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Gujarat High Court
M/S vs Vithalbhai on 13 October, 2011
Author: A.L.Dave, Mr.Justice J.B.Pardiwala,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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LPAST/1324/2011	 2/ 2	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

LETTERS
PATENT APPEAL (STAMP NUMBER) No. 1324 of 2011
 

In


 

CIVIL
APPLICATION - FOR CONDONATION OF DELAY No. 8766 of 2011
 

In
FIRST APPEAL (STAMP NUMBER) No. 1554 of 2010
 

With


 

MISC.CIVIL
APPLICATION (STAMP NUMBER) No. 2482 of 2011
 

In
MISC.CIVIL APPLICATION (STAMP NUMBER) No. 2452 of 2009
 

With


 

WRIT
PETITION (PIL) No. 136 of 2011
 

With


 

LETTERS
PATENT APPEAL No. 1552 of 2011
 

In
SPECIAL CIVIL APPLICATION No. 5552 of 2007
 

With


 

CIVIL
APPLICATION No. 10913 of 2011
 

In
LETTERS PATENT APPEAL (STAMP NUMBER) No. 1282 of 2011
 

With


 

CIVIL
APPLICATION No. 10914 of 2011
 

In
LETTERS PATENT APPEAL (STAMP NUMBER) No. 1315 of 2011
 

With


 

CIVIL
APPLICATION No. 10915 of 2011
 

In
LETTERS PATENT APPEAL (STAMP NUMBER) No. 397 of 2009
 

With


 

CIVIL
APPLICATION No. 10916 of 2011
 

In
LETTERS PATENT APPEAL (STAMP NUMBER) No. 1281 of 2011
 

With


 

CIVIL
APPLICATION No. 10917 of 2011
 

In
LETTERS PATENT APPEAL (STAMP NUMBER) No. 1296 of 2011
 

With


 

CIVIL
APPLICATION No. 10925 of 2011
 

In
LETTERS PATENT APPEAL No. 1169 of 2011
 

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

 

M/S
POWER STAB PRODUCTS. - Appellant(s)
 

Versus
 

VITHALBHAI
DAYABHAI PARMAR - Defendant(s)
 

=========================================================
 
Appearance
: 
MR
AS ASTHAVADI for
Appellant(s) : 1, 
None for Defendant(s) :
1, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			THE ACTING CHIEF JUSTICE MR. A.L.DAVE
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE J.B.PARDIWALA
		
	

 

 
 


 

Date
: 13/10/2011 

 

 
 
COMMON
ORAL ORDER

(Per
: HONOURABLE THE ACTING CHIEF JUSTICE MR. A.L.DAVE)

Office
objections to be removed on or before 08.11.2011, failing which, the
matters shall stand dismissed for non-prosecution.

(A.L.DAVE,
ACTG. C. J.)

(J.B.PARDIWALA,J.)

Vahid

   

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