Main Search Premium Members Advanced Search Disclaimer

Application to MA in Law, Politics and Society in Ambedkar University, Delhi is open till 24 June. Apply here

Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.

Gujarat High Court
Sayar vs State on 12 September, 2008
Author: R.M.Doshit,&Nbsp;Honourable Mr.Justice D.Dave,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
		   Print
				          

  


	 
	 
	 
	 
	 
	 
	 
	


 


	 

SCA/11424/2008	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

 


 

SPECIAL
CIVIL APPLICATION No. 11424 of 2008
 

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

 

SAYAR
VIVIDH KARYAKARI SHAHKARI MANDALI LIMITED & 8 - Petitioner(s)
 

Versus
 

STATE
OF GUJARAT & 8 - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
VC VAGHELA for
Petitioners 
GOVERNMENT PLEADER for Respondent(s) : 1, 
None for
Respondent(s) : 2 -
9. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MS. JUSTICE R.M.DOSHIT
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

 HONOURABLE
			MR.JUSTICE SHARAD D.DAVE  12th September, 2008
		
	

 

 
ORAL
ORDER

(Per :

HONOURABLE MS. JUSTICE R.M. DOSHIT) Notice to the respondents returnable on 18th September, 2008.

Direct service is permitted on condition that the service shall be effected latest by 15th September, 2008.

{Miss R.M Doshit, J.} {Sharad D.

Dave, J.} Prakash*     Top