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Vershiji vs State on 18 March, 2011

Gujarat High Court
Vershiji vs State on 18 March, 2011
Author: Ravi R.Tripathi,&Nbsp;Mr.Justice P.P.Bhatt,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/3333/2011	 2/ 2	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 3333 of 2011
 

In


 

CRIMINAL
APPEAL No. 1332 of 2008
 

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

 

VERSHIJI
AJMALJI - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=========================================================
 
Appearance
: 
THROUGH
JAIL for
Applicant(s) : 1, 
PUBLIC PROSECUTOR for Respondent(s) : 1, 
RULE
NOT RECD BACK for Respondent(s) :
2, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE RAVI R.TRIPATHI
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE P.P.BHATT
		
	

 

 
 


 

Date
: 18/03/2011 

 

 
 
ORAL
ORDER

(Per
: HONOURABLE MR.JUSTICE RAVI R.TRIPATHI)

Learned
APP Mr.Shah places on record a communication dated 16.3.2011 along
with the statements of one Vinodbhai Karsanbhai who is Sarpanch of
village Biliya, Hamirbhai Ganeshbhai, Sarpanch of Rasulpura, Sundhaji
Talaji, Up-sarpanch of Rasulpura and communication dated 16.3.2011
from the Talati-cum-Mantri of Rasulpura Gram Panchayat.

Learned
APP invited attention of the Court to the contents of the certificate
dated 22.2.2011 which is accompanied by the present applicant –
convict with his application dated 5.3.2011. In that certificate,
last fresh is an authorised addition. The writing differs as well as
the sentence also does not make cogent reading.

Learned
APP to cause necessary inquiry in jail by recording the statement of
the applicant convict. The matter is adjourned to 25.3.2011.

(RAVI
R.TRIPATHI,J)

(P.P.BHATT,J)

pathan

   

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