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


Gujarat High Court
New vs Ashok on 3 August, 2010
Author: Ravi R.Tripathi,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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FA/1798/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

FIRST
APPEAL No. 1798 of 2010
 

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

 

NEW
INDIA ASSURANCE COMPANY LIMITED - Appellant(s)
 

Versus
 

ASHOK
NANDUMAL HARDASANI @ MANGALANI & 2 - Defendant(s)
 

=========================================================
 
Appearance
: 
MR
SHALIN N MEHTA for
Appellant(s) : 1, 
MR ADIL R MIRZA for Defendant(s) : 1, 
None
for Defendant(s) : 2 -
3. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE RAVI R.TRIPATHI
		
	

 

 
 


 

Date
: 03/08/2010 

 

 
 
ORAL
ORDER

Learned
advocates for the parties to make available copies of each of the
documents, viz., F.I.R., Panchnama, sketch, if any, and the
deposition of the injured claimants. Adjourned to 10th
August 2010.

(RAVI
R. TRIPATHI, J.)

karim

   

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