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Gujarat High Court
Shivalal vs State on 18 March, 2011
Author: Md Shah,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/3399/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 3399 of 2011
 

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

 

SHIVALAL
MAGANLAL TREVADIA & 8 - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
KETAN D SHAH for
Applicant(s) : 1 - 9. 
MR LR PUJARI, ADDL.PUBLIC PROSECUTOR for
Respondent(s) : 1, 
None for Respondent(s) :
2, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE MD SHAH
		
	

 

 
 


 

Date
: 18/03/2011 

 

 
 
ORAL
ORDER

Notice
returnable on 8.4.2011. Learned APP Mr.L.R.Pujari waives service of
notice on behalf of respondent No.1. Meanwhile interim relief in
terms of para 7(B) is granted. Direct service is permitted.

[M.D.Shah,
J.]

syed/

   

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