BABARBHAI MANSUKHBHAI VASAVA Vs. STATE OF GUJARAT
LAWS(GJH)-2020-12-8
HIGH COURT OF GUJARAT
Decided on December 10,2020

Babarbhai Mansukhbhai Vasava Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

BIREN VAISHNAV, J. - (1.) Rule returnable forthwith. Mr.Joshi, learned AGP waives service of notice of rule for the respondents.
(2.) With the consent of the learned advocates appearing for the respective parties, the matter was taken up for final hearing.
(3.) Heard learned counsels for the respective parties at length through video conferencing.;


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