Ravjibhai vs Gangaben on 10 August, 2011

Gujarat High Court
Ravjibhai vs Gangaben on 10 August, 2011
Author: Rajesh H.Shukla,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

FA/977/1993	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

FIRST
APPEAL No. 977 of 1993
 

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

 

RAVJIBHAI
VELJI IRANI - Appellant(s)
 

Versus
 

GANGABEN
WD/O.BHIKHABHAI KHENGARBHAI & 9 - Defendant(s)
 

=========================================================
 
Appearance
: 
MR
BP TANNA for
Appellant(s) : 1, 
MR G RAMAKRISHNAN for Defendant(s) : 1, 
RULE
NOT RECD BACK for Defendant(s) : 2 - 7. 
UNSERVED-EXPIRED (N) for
Defendant(s) : 8, 
UNSERVED-EXPIRED (R) for Defendant(s) : 9, 
MS
LILU K BHAYA for Defendant(s) :
10, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE RAJESH H.SHUKLA
		
	

 

 
 


 

Date
: 10/08/2011 

 

 
 
ORAL
ORDER

At
the request made on behalf of learned counsel Mr. B.P. Tanna, to take
necessary steps for bringing on record the heirs of unserved
respondent Nos. 8 & 9 who have expired, time is granted till
7.9.2011. SO to 7.9.2011.

(Rajesh
H. Shukla, J.)

(hn)

   

Top

Leave a Reply

Your email address will not be published.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

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *