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Gujarat High Court
Special vs Ismail on 20 December, 2010
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CA/13450/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CIVIL
APPLICATION No. 13450 of 2010
 

In


 

FIRST
APPEAL (STAMP NUMBER) No. 2441 of 2010
 

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

 

SPECIAL
LAND ACQUISITION OFFICER & 2 - Petitioner(s)
 

Versus
 

ISMAIL
VALI ISE MAHMAD - Respondent(s)
 

=========================================================
 
Appearance
: 
GOVERNMENT
PLEADER for
Petitioner(s) : 1 - 3. 
RULE SERVED BY DS for Respondent(s) :
1, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

 
 


 

Date
: 20/12/2010 

 

 
 
ORAL
ORDER

Heard.

On the facts and circumstances of the case, sufficient cause is shown
to condone the delay. The delay is, therefore, condoned and the
application is granted. Rule is made absolute with no order as to
costs.

The
main matter to come up on Board on 28th December 2010.

(K.S.JHAVERI,J.)

pawan

   

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