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Gujarat High Court
Shashikant vs State on 20 December, 2010
Author: Z.K.Saiyed,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/13855/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 13855 of 2010
 

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


 

SHASHIKANT
POPAT JARIWALA - Applicant(s)
 

Versus
 

STATE
OF GUJARAT - Respondent(s)
 

========================================= 
Appearance
: 
MR RC JANI
FOR R C JANI & ASSOCIATE for
Applicant(s) : 1, 
MR HL JANI, LD. ADDL. PUBLIC PROSECUTOR for
Respondent(s) : 1, 
=========================================
 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE Z.K.SAIYED
		
	

 

Date
: 20/12/2010
 

ORAL
ORDER

Heard
Mr.R.C. Jani, learned counsel for the applicant and Mr.H.L. Jani,
learned Additional Public Prosecutor for the respondent-State. It is
contended by both the parties that Suryapur Cooperative Bank
Limited, Main Branch, Mathura Gate, Surat, is main complainant in
the present matter and therefore, the said Bank is required to be
joined as a party.

Hence,
leave to amend. Necessary amendment be carried out forthwith.

Office
is directed to issue Rule, returnable
on 12th
January 2011 qua newly added party.

Direct
Service is permitted.

(Z.

K. Saiyed, J)

Anup

   

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