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


Gujarat High Court
Rajeshkumar vs State on 18 November, 2011
Author: M.R. Shah,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

CR.MA/13215/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 13215 of 2011
 

In


 

CRIMINAL
MISC.APPLICATION No. 4465 of 2010
 

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


 

RAJESHKUMAR
KHIMJIBHAI JAKASANIA & 2 - Applicants
 

Versus
 

STATE
OF GUJARAT & 1 - Respondents
 

======================================
Appearance : 
MR
BM MANGUKIYA for the Applicants. 
MR JK SHAH, APP for Respondent
No.1. 
None for Respondent
No.2. 
====================================== 

 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE M.R. SHAH
		
	

 

Date
: 18/11/2011 

 

ORAL
ORDER

1. This
Criminal Misc. Application is for restoration of Criminal Misc.
Application No.4465 of 2010.

2. Though
the matter is called out twice, on both the occasions, learned
advocate appearing on behalf of the applicants is absent. Hence, the
present application is also dismissed for non-prosecution.

[M.R.SHAH,J]

*dipti

   

Top


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

102 queries in 0.177 seconds.