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Gujarat High Court
Rameshbhai vs Ibrahim on 20 December, 2010
Author: H.K.Rathod,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CRA/178/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
REVISION APPLICATION No. 178 of 2010
 

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

 

RAMESHBHAI
KANJIBHAI - Applicant(s)
 

Versus
 

IBRAHIM
KHANBHAI & 2 - Opponent(s)
 

=========================================================
 
Appearance
: 
MR
GM JOSHI for
Applicant(s) : 1, 
None for Opponent(s) : 1 -
3. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE H.K.RATHOD
		
	

 

 
 


 

Date
: 20/12/2010 

 

 
 
ORAL
ORDER

Leave
to amend prayer clause 4(C). Heard learned advocate Mr. GM Joshi on
behalf of petitioner. Issue notice to respondent returnable on
19/1/2011.

Meanwhile,
by way of ad interim order, possession of suit premises of
petitioner shall not be disturbed till 19/1/2011. Let amended copy
of petition is to be served to other side. Direct service is
permitted.

(H.K.RATHOD,
J)

asma

   

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