TIMBADIYA ROLLER & FLOUR MILL Vs. AMRUTLAL BABULAL KUNDALIYA
LAWS(GJH)-2008-2-393
HIGH COURT OF GUJARAT
Decided on February 06,2008

TIMBADIYA ROLLER And FLOUR MILL Appellant
VERSUS
AMRUTLAL BABULAL KUNDALIYA Respondents

JUDGEMENT

- (1.) RULE. Mr.I.M.Pandya, learned Additional Public Prosecutor waives service of notice of Rule on behalf of respondent no.2-State of Gujarat and Mr.P.M.Lakhani, learned advocate waives service of notice of Rule on behalf of respondent no.1.
(2.) Having regard to the facts of the case, with the consent of the learned advocates for the parties, the matter is taken up for final hearing.
(3.) By this application under Section 482 of Code of Criminal Procedure, 1973, (the Code), the applicant has prayed for quashing the process issued against the petitioners in Criminal Case No.551 of 1998 by the learned Judicial Magistrate First Class, Jamkhambhalia. The applicant has also challenged the order dated 1st November, 2007 passed below Exh.30 by the learned Judicial Magistrate First Class and has prayed that the petitioner's application under Section 201 of the Code be allowed.;


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