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Special vs Chandrakantbhai on 13 August, 2008

Gujarat High Court
Special vs Chandrakantbhai on 13 August, 2008
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CA/9448/2008	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION - FOR STAY No. 9448 of 2008
 

With


 

CIVIL
APPLICATION No. 9449 of 2008
 

To


 

CIVIL
APPLICATION No. 9459 of 2008 

 

In
 

FIRST
APPEAL Nos.3603 to 3614 of
2008 
 
=========================================================

 

SPECIAL
LAND ACQUISITION OFFICER & 2 - Petitioner(s)
 

Versus
 

CHANDRAKANTBHAI
DAHYABHAI - Respondent(s)
 

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

 

Appearance
: 
MS
TRUSHA PATEL, AGP for Petitioner(s) : 1 - 3. 
None for
Respondent(s) : 1, 1.2.1, 1.2.2, 1.2.3,1.2.4
 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

Date
: 13/08/2008 

 

COMMON
ORAL ORDER

RULE
returnable on 20th October 2008. In the meantime, stay is
granted in terms of paragraph 5-B of the application, on condition
that the decretal amount will be deposited on or before the
returnable date.

(K.S.Jhaveri,
J.)

*malek

   

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