Posted On by &filed under Gujarat High Court, High Court.


Gujarat High Court
Porbandar vs Hiraben on 23 March, 2011
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

SCA/4564/2004	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 4564 of 2004
 

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


 

PORBANDAR
NAGARPALIKA - Petitioner(s)
 

Versus
 

HIRABEN
PREMJI KOTHIYA - Respondent(s)
 

=========================================================
 
Appearance : 
MR
YOGESH S LAKHANI for
Petitioner(s) : 1,MR MURALI N DEVNANI for Petitioner(s) : 1, 
RULE
SERVED for Respondent(s) :
1, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

 
 


 

Date
: 23/03/2011 

 

ORAL
ORDER

Perused
the communication received from the Court below and the office note.
Looking to the facts of the case, a further period of nine months is
granted for disposing of the matter in question. The note stands
disposed of.

[K.

S. JHAVERI, J.]

Pravin/*

   

Top


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

89 queries in 0.146 seconds.