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Pareshkumar vs State on 29 September, 2010

Gujarat High Court
Pareshkumar vs State on 29 September, 2010
Author: Akil Kureshi,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCR.A/1905/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CRIMINAL APPLICATION No. 1905 of 2010
 

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

 

PARESHKUMAR
CHANDULAL SHAH - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 3 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
S C OZA for
Applicant(s) : 1, 
MS CHETANA M SHAH ADDL PUBLIC PROSECUTOR for
Respondent(s) : 1, 
None for Respondent(s) : 2 -
4. 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE AKIL KURESHI
		
	

 

 
 


 

Date
: 29/09/2010 

 

 
 
ORAL
ORDER

Case
of the petitioner is that he has filed complaint in writing before
the concerned police station, the same is not being registered as FIR
and no investigation is being undertaken. In view of the above, as
per the settled law, it would be open for the petitioner to file a
complaint in writing before the competent Magistrate. If such
complaint is filed, learned Magistrate concerned shall pass
appropriate order thereon as may be found necessary in accordance
with law.

Subject
to aforesaid observations, the petition stands disposed of.

(
AKIL KURESHI, J. )

kailash

   

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