Oriental vs Iqbalbhai on 23 November, 2010

Gujarat High Court
Oriental vs Iqbalbhai on 23 November, 2010
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CA/5912/2010	 1/ 1	ORDER 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION - FOR STAY No. 5912 of 2010
 

In
FIRST APPEAL No. 1494 of 2010
 

To


 

CIVIL
APPLICATION - FOR STAY No. 5913 of 2010
 

In
FIRST APPEAL No. 1495 of 2010
 

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


 

ORIENTAL
INSURANCE COMPANY LIMITED(SUBSIDIARY OF GENERAL INS - Petitioner(s)
 

Versus
 

IQBALBHAI
ISMAILBHAI SARVADI DECD. THROUGH RUKSANABEN IQBAL & 6 -
Respondent(s)
 

=========================================================
Appearance : 
MS
KARUNA V RAHEVAR for
Petitioner(s) : 1, 
RULE SERVED for Respondent(s) : 1 -
7. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

Date
: 23/11/2010 

 

 
 
ORAL
ORDER

Though
served, none appears for the respondents.

Ad-interim
relief is granted on condition that the applicant Insurance Company
will deposit the decretal amount as per the directions of the
Tribunal. It is directed that the Fixed Deposit Receipt shall be
kept with the Nazir of the Tribunal. The disbursement and investment
including payment of interest will be as per the directions of the
Tribunal. Rule is made absolute accordingly with no order as to
costs.

(K.S.

Jhaveri, J.)

Caroline

   

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