Samimbanu vs Kalpanaben on 8 July, 2011

Gujarat High Court
Samimbanu vs Kalpanaben on 8 July, 2011
Author: Mr.S.J.Mukhopadhaya, Honourable Kureshi,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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LPA/2292/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

LETTERS
PATENT APPEAL No. 2292 of 2010
 

In


 

SPECIAL
CIVIL APPLICATION No. 10105 of 2010
 

With


 

LETTERS
PATENT APPEAL No. 2306 of 2010
 

In
SPECIAL CIVIL APPLICATION No. 10573 of 2010
 

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

 

SAMIMBANU
MEHMUDKHAN PATHAN - Appellant(s)
 

Versus
 

KALPANABEN
SURESHBHAI ROCHANI & 3 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
DEVANG J JOSHI for
Appellant(s) : 1, 
MR ARPIT A KAPADIA for Respondent(s) : 1, 
DS
AFF.NOT FILED (N) for Respondent(s) : 2 -
4. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			THE CHIEF JUSTICE MR. S.J. MUKHOPADHAYA
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE AKIL KURESHI
		
	

 

 
 


 

Date
: 08/07/2011  
 
ORAL ORDER

(Per
: HONOURABLE THE CHIEF JUSTICE MR. S.J. MUKHOPADHAYA)

Let
the matters be listed on 14th July 2011 within five cases.

(S.J.

MUKHOPADHAYA, CJ.)

(AKIL
KURESHI, J.)

zgs/-

   

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