KUNDAL SEVA SAHKARI MANDLI LTD Vs. STATE OF GUJARAT
LAWS(GJH)-2008-2-110
HIGH COURT OF GUJARAT
Decided on February 15,2008

KUNDAL SEVA SAHKARI MANDLI LTD Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) RULE. Ms. Patel, learned AGP waives notice for respondent Nos. 1 to 3 and Mr. Mehta, for respondent No. 4.
(2.) WITH the consent of learned advocate appearing for both the sides, the matter is further heard.
(3.) THE petitioner has preferred the petition for challenging the order passed by the State Government in revisional jurisdiction, whereby, the revision has been dismissed.;


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