CLIMAX ENGINEERING AND MANUFACTURING CO Vs. SABARMATI CO OP BANK LTD
LAWS(GJH)-2008-3-90
HIGH COURT OF GUJARAT
Decided on March 12,2008

CLIMAX ENGINEERING AND MANUFACTURING CO. Appellant
VERSUS
SABARMATI CO OP BANK LTD Respondents

JUDGEMENT

- (1.) MR. K. R. Dave, learned counsel for Mr. Rajeshwar Dave, seeks permission to withdraw the petition. Permission granted. Rejected as withdrawn. Rule discharged. I. R. , if any, stands vacated.;


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