MODI HARISHKUMAR HASMUKHLAL Vs. PEOPLES COOPERATIVE CREDIT SOCIETY LTD
LAWS(GJH)-2014-3-121
HIGH COURT OF GUJARAT
Decided on March 04,2014

Modi Harishkumar Hasmukhlal Appellant
VERSUS
Peoples Cooperative Credit Society Ltd Respondents

JUDGEMENT

CORAM : MR. C. L. SONI, J. : - - (1.) In all these petitions filed under Article 227 of the Constitution of India, the petitioners have challenged the judgment and order passed by the Gujarat State Co -operative Tribunal ("the Tribunal") in the appeals filed by them against the judgment and award passed by the learned Board of Nominees, Mehsana in Lavad Suits filed against them by the respondent - People's Co -operative Credit Society Limited.
(2.) The petitioners of Special Civil Application No.10481/2013 had preferred Appeal No.6/2013 before the Tribunal against the award made in Lavad Suit No. 245/2007. The petitioners of Special Civil Application No.10482/2013 had preferred Appeal No. 10/2013 against the award made in Lavad Suit No.425/2007. The petitioners of Special Civil Application No.10483/2013 had preferred Appeal No. 9/2013 against the award made in Lavad Suit No.835/2007. The petitioners of Special Civil Application No.10484/2013 had filed appeal No. 7/2013 against the award made in Lavad Suit No.246/2007 and the petitioners of Special Civil Application No. 10485/2013 had preferred appeal No. 8/2013 against the award made in Lavad Suit No.833/2007.
(3.) Since common questions of law arise in all these petitions, the petitions are heard and decided by this common order.;


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