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Gujarat High Court
Sardar vs State on 11 March, 2010
Author: D.H.Waghela,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/3182/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 3182 of 2010
 

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


 

SARDAR
PATEL VISHVAVIDYA SANSTHAN THROUGH - Petitioner(s)
 

Versus
 

STATE
OF GUJARAT THROUGH SECRETARY & 4 - Respondent(s)
 

=========================================
 
Appearance : 
MR
GM AMIN for
Petitioner(s) : 1, 
MS MOXA THAKKAR, AGP for Respondent(s) :
1, 
None for Respondent(s) : 2 -
5. 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE D.H.WAGHELA
		
	

 

 
 


 

Date
: 11/03/2010 

 

 
ORAL
ORDER

Amendment,
as per the draft amendment submitted today, is permitted.

NOTICE
as to admission and interim relief returnable on 29.03.2010.
By way of ad interim relief, at the request of learned counsel Mr.
Amin, the impugned order dated 16.02.2010 shall not be implemented
till then. Direct service.

(D.H.Waghela,
J.)

Jyoti

   

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