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Gujarat High Court
Rameshbhai vs Vinodbhai on 21 March, 2011
Author: Anant S. Dave,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/25318/2007	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 25318 of 2007
 

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

 

RAMESHBHAI
GOVIDNBHAI DODIA & 1 - Petitioner(s)
 

Versus
 

VINODBHAI
MAVJIBHAI RATHOD & 2 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
KISHOR M PAUL for
Petitioner(s) : 1 - 2. 
None for Respondent(s) : 1 -
3. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE A.S.DAVE
		
	

 

 
 


 

Date
: 04/10/2007 

 

 
 
ORAL
ORDER

Shri
K.M.Paul, learned counsel for the petitioners, seeks permission to
withdraw this petition with a view to take up the plea available to
him in accordance with law in the First Appeal pending before this
Court, including the grievance raised in this petition. Permission,
as prayed for, is granted. Accordingly, this Special Civil
Application stands disposed of as withdrawn.

(ANANT
S. DAVE, J.)

*pvv

   

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