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Pathabhai vs State on 31 July, 2008

Gujarat High Court
Pathabhai vs State on 31 July, 2008
Author: Rajesh H.Shukla,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CA/8638/2008	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION No. 8638 of 2008
 

In


 

SPECIAL
CIVIL APPLICATION No. 15389 of 2003
 

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


 

PATHABHAI
MALUBHAI MORI & 13 - Petitioner(s)
 

Versus
 

STATE
OF GUJARAT & 2 - Respondent(s)
 

====================================== 
Appearance
: 
MR BIPIN I MEHTA for
Petitioner(s) : 1 - 14. 
Ms ASMITA PATEL, ASST. GOVERNMENT PLEADER
for Respondent(s) : 1 - 2. 
MR SAURABH G AMIN for Respondent(s) :
3, 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE RAJESH H. SHUKLA
		
	

 

 
 


 

Date
: 31/07/2008  
 
ORAL ORDER

Heard
learned advocate Mr. V.B. Mehta for learned advocate Mr. B.I. Mehta
for the applicants and learned AGP Ms. Asmita Patel for the
respondents.

The
present civil application has been filed for fixing an early date of
hearing of the main matter with regard to the revision of the
pay-scale filed by the petitioners on the ground that some
petitioners are retired and others are likely to retire. However, as
it is with regard to only revision of pay for which the petition has
been filed, there is no urgency as they are not totally deprived of
any income like in case of pension. Therefore, no order is required
to be passed for fixing an early date of hearing.

The
application stands disposed of.

(Rajesh
H. Shukla, J.)

(hn)

   

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