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Gujarat High Court
Chandraben vs Mehsana on 13 July, 2010
Author: Ks Jhaveri,&Nbsp;

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CA/723/2001 1/ 1 ORDER

IN

THE HIGH COURT OF GUJARAT AT AHMEDABAD

CIVIL

APPLICATION - FOR STAY No. 723 of 2001

In

SECOND

APPEAL No. 9 of 2001

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

CHANDRABEN D/O REVACHAND FATUMAL & 2 - Petitioner(s)

Versus

MEHSANA

MUNICIPALITY & 1 - Respondent(s)

========================================================= Appearance : MR

RC JANI for Petitioner(s) : 1 - 2,2.2.1 - 3. None for Respondent(s) : 1 - 2, 2.2.1, 2.2.2, 2.2.3, 2.2.4, 2.2.5,2.2.6 =========================================================

CORAM

:

HONOURABLE MR.JUSTICE KS JHAVERI

Date

: 13/07/2010

ORAL

ORDER

The

present for interim relief was filed in January 2000. However, no orders have been passed on this application till today. Therefore, it will not be appropriate to entertain this application at this stage. Consequently, the application is rejected. Parties shall be governed by lis pendens.

[K.

S. JHAVERI, J.]

Pravin/*

   

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