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Gujarat High Court
Tejabhai vs State on 10 March, 2010
Author: A.L.Dave,&Nbsp;Honourable Mr.Justice Bankim.N.Mehta,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/2150/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 2150 of 2010
 

In


 

CRIMINAL
APPEAL No. 661 of 2005
 

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

 

TEJABHAI
BOGHABHAI - Applicant
 

Versus
 

STATE
OF GUJARAT & 1 - Respondents
 

=========================================================
 
Appearance
: 
THROUGH
JAIL for
Applicant. 
MR M.R.MENGDEY, ADDL.PUBLIC PROSECUTOR for
Respondents. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE A.L.DAVE
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE BANKIM.N.MEHTA
		
	

 

 
 


 

Date
: 10/03/2010 

 

ORAL
ORDER

(Per
: HONOURABLE MR.JUSTICE A.L.DAVE)

The
applicant-convict seeks temporary bail for after-death-ceremony of
his mother and brother, who expired on 3.4.2009 and 3.5.2009
respectively. The cause is stale. Hence, rejected.

[A.L.Dave,J.]

[Bankim
N.Mehta,J.]

(patel)

   

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