Posted On by &filed under Gujarat High Court, High Court.


Gujarat High Court
Siddiqbhai vs State on 14 June, 2010
Author: H.B.Antani,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	 
	 
	


 


	 

CR.MA/5606/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 5606 of 2010
 

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

SIDDIQBHAI
GANIBHAI JOJAVARVALA - Applicant(s)
 

Versus
 

STATE
OF GUJARAT - Respondent(s)
 

====================================== 
Appearance
: 
MR II SHAIKH for Applicant(s) :
1, 
MR DC SEJPAL APP for Respondent(s) :
1, 
======================================
 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE H.B.ANTANI
		
	

 

 
 


 

Date
: 14/06/2010  
 
ORAL ORDER

Learned
advocate for the applicant submits that charge sheet in the matter is
filed during the pendency of the present application, and, therefore,
permission be granted to withdraw the application.

In
view of above, permission, as prayed for, is granted. The application
stands disposed of as withdrawn.

(H.B.ANTANI,
J.)

Amit/-

   

Top


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

93 queries in 0.168 seconds.