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Gujarat High Court
Bipinbhai vs State on 26 April, 2011
Author: M.R. Shah,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/9026/2010	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 9026 of 2010
 

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

BIPINBHAI
ARJUNBHAI PATEL & 1 - Petitioner(s)
 

Versus
 

STATE
OF GUJARAT THROUGH SECRETARY & 1 - Respondent(s)
 

========================================= 
Appearance
: 
MR KANOJIYA
for MR RS SANJANWALA for
Petitioner(s) : 1 - 2. 
MR PRANAV DAVE, ASSTT. GOVERNMENT PLEADER
for Respondent(s) : 1, 
RULE SERVED for Respondent(s) :
2, 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE M.R. SHAH
		
	

 

 
 


 

Date
: 26/04/2011 

 

 
ORAL
ORDER

Shri Kanojiya, learned advocate for Shri Sanjanwala, learned advocate appearing on behalf of the petitioners, under the instant instruction from petitioners, seeks permission to withdraw the present petition.

Permission is, accordingly, granted. Petition is dismissed as withdrawn unconditionally. Rule discharged.

(M.R.

Shah, J.) *menon     Top