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Gujarat High Court
Bhagwatiprasad vs State on 2 February, 2010
Author: Akil Kureshi,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.RA/556/2007	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
REVISION APPLICATION No. 556 of 2007
 

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


 

BHAGWATIPRASAD
DOLATRAI MEHTA - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=======================================================
Appearance : 
MR
KB ANANDJIWALA for Applicant(s) : 1, 
MS CM SHAH APP for
Respondent(s) : 1, 
MR YN RAVANI for Respondent(s) :
2, 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE AKIL KURESHI
		
	

 

 
 


 

Date
: 02/02/2010
 

ORAL
ORDER

Having heard learned advocates for considerable time, I find it necessary to peruse the documents contained in sealed cover, which were presented before the Learned Special Judge of C.B.I. Court, which were perused by him as indicated in Para No.16 of the impugned order.

The Registry to call for Bido bearing Safe Custody No.11/1990 from the Court of Special Judge, Court No.3, (Special), for CBI Cases, at Navrangpura, Ahmedabad from the pending proceeding namely Special Case No.15/1990 so as to reach this Court latest by 16th February, 2010.

Matter stands over to 23rd February, 2010.

(AKIL KURESHI,J.) /patil     Top