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Raniben vs State on 17 February, 2011

Gujarat High Court
Raniben vs State on 17 February, 2011
Author: Ravi R.Tripathi,&Nbsp;Mr.Justice P.P.Bhatt,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/1859/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 1859 of 2011
 

In


 

CRIMINAL
APPEAL No. 505 of 2006
 

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

 

RANIBEN
JIVABHAI SOLANKI - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=========================================================
 
Appearance
: 
MRS
SHILPA R SHAH for
Applicant(s) : 1,MS TANUJA N KACHCHHI for Applicant(s) : 1, 
Mr.K.P.
RAVAL, ADDL PUBLIC PROSECUTOR for Respondent(s) : 1, 
None for
Respondent(s) :
2, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE RAVI R.TRIPATHI
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE P.P.BHATT
		
	

 

 
 


 

Date
: 17/02/2011 

 

 
ORAL
ORDER

(Per : HONOURABLE MR.JUSTICE RAVI
R.TRIPATHI)

After
the matter is heard for some time, the learned advocate for the
applicant seeks permission to withdraw this application. Permission
is granted. The application is disposed of as withdrawn.

(RAVI
R. TRIPATHI, J.)

(P.P.

BHATT, J.)

karim

   

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