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Gujarat High Court
Sureshbhai vs Surat on 29 January, 2010
Author: M.R. Shah,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/671/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 671 of 2010
 

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


 

SURESHBHAI
KHIMJIBHAI PAGHDAR - Petitioner
 

Versus
 

SURAT
URBAN DEVELOPMENT AUTHORITY & 1 - Respondents
 

======================================
Appearance : 
MR
UTPAL M PANCHAL for the Petitioner. 
None for the
Respondents. 
====================================== 

 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE M.R. SHAH
		
	

 

 
 


 

Date
: 29/01/2010 

 

 
ORAL
ORDER

1. In
view of the statutory remedy available by way of appeal under the
provisions of Gujarat Town Planning Act challenging the Development
Permission, Mr.Utpal Panchal, learned advocate appearing on behalf of
the petitioner seeks permission to withdraw the present petition with
a liberty to avail other alternative statutory remedy of appeal.

2. In
view of the above, the present petition is dismissed as withdrawn
with above liberty. It is observed that this Court has not entered
into the merits of the case and expressed anything on merits in
favour of either parties.

[M.R.SHAH,J]

*dipti

   

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