Posted On by &filed under Gujarat High Court, High Court.


Gujarat High Court
New vs Amrutha on 23 March, 2011
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

FA/845/1992	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

FIRST
APPEAL No. 845 of 1992
 

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

 

NEW
INDIA ASSURANCE CO, LTD - Appellant(s)
 

Versus
 

AMRUTHA,
WIDOW OF MAHENDRASINHZALA & 4 - Defendant(s)
 

=========================================================
 
Appearance
: 
MS
LILU K BHAYA for
Appellant(s) : 1, 
RULE SERVED for Defendant(s) : 1 -
3. 
UNSERVED-EXPIRED (R) for Defendant(s) : 4, 
RULE UNSERVED for
Defendant(s) :
5, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

 
 


 

Date
: 23/03/2011 

 

 
 
ORAL
ORDER

Inspite
of sufficient time granted vide order dated 30.12.2010, no action has
been taken for unserved/expired respondents. First Appeal therefore
stands dismissed for default qua respondent nos. 4 & 5.

As
far as the respondents no. 1 to 3 are concerned, matter is ready. To
be placed on final hearing board on 26.04.2011.

(K.S.

JHAVERI, J.)

Divya//

   

Top


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.117 seconds.