Niketa vs State on 20 April, 2010

Gujarat High Court
Niketa vs State on 20 April, 2010
Author: Jayant Patel,&Nbsp;Honourable Z.K.Saiyed,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

SCR.A/640/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CRIMINAL APPLICATION No. 640 of 2010
 

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


 

NIKETA
D PADIYAR, THRO' DAADSINH M PADHIYAR - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 4 - Respondent(s)
 

=========================================================
 
Appearance : 
MR
ABHIRAJ R TRIVEDI for
Applicant(s) : 1, 
PUBLIC PROSECUTOR for Respondent(s) : 1, 
None
for Respondent(s) : 2 -
5. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE JAYANT PATEL
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE Z.K.SAIYED
		
	

 

 
 


 

Date
: 20/04/2010 

 

 
 
ORAL
ORDER

(Per
: HONOURABLE MR.JUSTICE JAYANT PATEL)

Mr.Trivedi,
learned counsel for the petitioner, under the instruction of his
client, seeks permission to withdraw the petition.

Permission
granted. Disposed of as withdrawn.

(JAYANT
PATEL, J.)

(Z.K.SAIYED,
J.)

*bjoy

   

Top

Leave a Reply

Your email address will not be published.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

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *