MADHYA GUJARAT VIJ COMPANY LIMITED Vs. KAILASHBEN YOGENDRA SHANKAR PANDYA
LAWS(GJH)-2021-1-26
HIGH COURT OF GUJARAT
Decided on January 06,2021

Madhya Gujarat Vij Company Limited Appellant
VERSUS
Kailashben Yogendra Shankar Pandya Respondents

JUDGEMENT

Ashokkumar C. Joshi,J. - (1.) Heard learned Advocate Mr. Viral J. Dave for the Petitioner and learned Advocate Mr. Paresh M. Darji for the Respondent through video conference.
(2.) The Petitioner has filed this Petition under Articles 14, 21 and 227 of the Constitution of India challenging the order passed by the learned 6th Additional District Judge, Kheda at Nadiad, in Civil Miscellaneous Application No. 111/2019 dated 12.7.2019 whereby the learned Additional District Judge has rejected the Civil Misc. Application for condonation of delay in filing the Appeal.
(3.) The Petitioner herein has filed Appeal challenging the judgment and decree dated 1.1.2019 passed by the learned Principal Senior Civil Judge, Nadiad in Regular Civil Suit No. 105 / 2015. The delay in preferring the Appeal is 4 months and seven days.;


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