URVASHIDEVI JAIDIPSINH MAHARUL Vs. UNION OF INDIA
LAWS(GJH)-2014-3-136
HIGH COURT OF GUJARAT
Decided on March 10,2014

Urvashidevi Jaidipsinh Maharul Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) Draft amendment proposed in Special Civil Application Nos.7766 to 7875 of 2013 is granted. Amendment be carried out forthwith.
(2.) Rule. Learned counsels for the respondents waive service of Rule on behalf of respective respondents. All these petitions are taken up for final disposal with consent of learned counsel for the respective parties.
(3.) That Special Civil Application No.459 of 2013 is taken up as a lead matter, as facts stated therein form basis of the contentions canvassed by the learned counsels appearing for the respective parties in other matters also.;


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