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P.K vs Gujarat on 4 May, 2011

Gujarat High Court
P.K vs Gujarat on 4 May, 2011
Author: Z.K.Saiyed,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.A/109/2003	 2/ 2	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
APPEAL No. 109 of 2003
 

 
 
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P.K.
PHILIP INCOME TAX OFFICER - Appellant(s)
 

Versus
 

GUJARAT
TEXTILE INDUSTRIES & 5 - Opponent(s)
 

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Appearance : 
MR
BB NAIK for
Appellant(s) : 1, 
MRS SWATI SOPARKAR for Opponent(s) : 1 -
4. 
NOTICE SERVED for Opponent(s) : 5, 
MR HL JANI, LD. ADDL.
PUBLIC PROSECUTOR for Opponent(s) :
6, 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE Z.K.SAIYED
		
	

 

Date
: 04/05/2011
 

ORAL
ORDER

The
present appeal, filed under Section 378 of the Code of Criminal
Procedure, 1973, is directed against the judgment and order of
acquittal 21st October, 2000 passed by the learned Chief
Judicial Magistrate, Valsad at Navsari, in Criminal Case No.1268 of
1993 for the offences punishable under Sections 177, 193, 196 and
199 of the Indian Penal Code.

The
present appeal is listed on final hearing board for 29 times. It
appears that since March, 2010, neither the learned counsel for the
appellant nor the learned counsel for the respondents have remained
present. This shows that neither party is interested in the result
of the appeal.

Hence,
office is directed to issue bailable warrant in the sum of
Rs.5,000/- (Rupees Five Thousand Only) against respondent Nos.2 to

5. Office is also directed to issue Notice
to the appellant, returnable on 14th
June, 2011.

(Z.

K. Saiyed, J)

Anup

   

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