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Gujarat High Court
Mulabhai vs State on 18 March, 2011
Author: Akil Kureshi,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/3590/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 3590 of 2011
 

In


 

CRIMINAL
MISC.APPLICATION No. 11366 of
2010 
=========================================================

 

MULABHAI
RAICHANDBHAI NAI - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 2 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
VIRAT G POPAT for
Applicant(s) : 1, 
MR LB DABHI, ASST. PUBLIC PROSECUTOR for
Respondent(s) : 1, 
None for Respondent(s) : 2, 
MR RJ GOSWAMI
for Respondent(s) :
3, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE AKIL KURESHI
		
	

 

Date
: 18/03/2011 

 

ORAL
ORDER

Considering
the submissions and the averments made in this application, the delay
of six days occurred in filing restoration application is CONDONED
and CRIMINAL
MISC. APPLICATION No. 11366 of 2010 is
RESTORED to
file along with the AD-INTERIM RELIEF,
granted earlier.

This
application stands DISPOSED OF, accordingly.

(AKIL
KURESHI, J.)

Umesh/

   

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