YATIN NARENDRABHAI OZA Vs. NITIN M BRAHMBHATT
LAWS(SC)-2006-9-13
SUPREME COURT OF INDIA (FROM: GUJARAT)
Decided on September 25,2006

YATIN NARENDRABHAI OZA Appellant
VERSUS
NITIN M.BRAHMBHATT Respondents

JUDGEMENT

- (1.)Leave granted.
(2.)This is an appeal filed by a Senior Advocate practising in the High Court of Gujarat, aggrieved by certain observations made in the impugned common judgment of various Special Civil Applications filed by certain petitioners challenging the Constitutional validity of Sec. 37 of the Gujarat Municipalities Act, 1963. The appellant herein appeared as the Counsel for the petitioners before the High Court. In Paragraph 77, 2006 3 GLR 2615 of the impugned judgment, the Division Bench was pleased to pass certain remarks about the appellant herein who has appeared as Counsel for the petitioners.
(3.)We have heard learned Senior Counsel for the appellant.


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