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Gujarat High Court
Vaghela Mahipatsinh Jasubha & 57 vs State Of Gujarat & 2 on 18 May, 2017
                 C/SCA/10031/2017                                             ORDER




                  IN THE HIGH COURT OF GUJARAT AT AHMEDABAD

                    SPECIAL CIVIL APPLICATION NO. 10031 of 2017

         ==========================================================
                 VAGHELA MAHIPATSINH JASUBHA & 57....Petitioner(s)
                                    Versus
                     STATE OF GUJARAT & 2....Respondent(s)
         ==========================================================
         Appearance:
         MR P P MAJMUDAR, ADVOCATE for the Petitioner(s) No. 1 - 58
         MR. HJ KARATHIYA, ADVOCATE for the Petitioner(s) No. 1 - 58
         MR. VENUGOPAL PATEL, ASSISTANT GOVERNMENT PLEADER, for the
         Respondent(s) No. 1
         ==========================================================

          CORAM: HONOURABLE MR.JUSTICE BIREN VAISHNAV

                                    Date : 18/05/2017


                                     ORAL ORDER

1. Notice to the respondents returnable on 20.06.2017.

Learned advocate for the petitioner relied on an order dated 05.05.2017 passed in Special Civil Application No. 9647 of 2017, which reads as under:

In view of the order dated 28.4.2017 passed in Special Civil Applications No. 8808 of 2017, 8828 of 2017 and 8832 of 2017, copy of which is to be taken on record, let there be an interim relief in similar terms. At this stage, it would be appropriate to direct the respondent to accept the application of the petitioner and to allow him to complete the process of promotion or departmental examination, but to keep his result in sealed cover. Notice returnable on 20.06.2017. Direct service is permitted.
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2. In view of the order passed, this petition be heard with Special Civil Application No. 9647 of 2017 and let there be an interim relief in similar terms. At this stage, it would be appropriate to direct the respondent to accept the applications of the petitioners and to allow them to complete the process of promotion or departmental examination, but to keep result in sealed cover. Direct service, today, is permitted.

(BIREN VAISHNAV, J.) Bimal Page 2 of 2 HC-NIC Page 2 of 2 Created On Fri May 19 00:05:04 IST 2017