VINAYAK CHINTAMANI DESHMUKH & ORS. Vs. STATE OF MAHARASHTRA & ORS.
LAWS(SC)-1982-10-18
SUPREME COURT OF INDIA
Decided on October 25,1982

Vinayak Chintamani Deshmukh And Ors. Appellant
VERSUS
State of Maharashtra And Ors. Respondents

JUDGEMENT

- (1.) Special leave is granted.
(2.) We are happy to record the solution hammered out by constructive efforts of learned counsel on either side. Mr. D.V: Patel, learned counsel for the respondents stated that a piece of land triangular in shape marked A. B and C in the sketch annexed to this Order and 5 which will form part of this Order, shall be kept open by the acquiring body after acquisition for the use of the appellants. Appellants shall not be precluded from using it as passage. It is stated that the passage is measuring 30 feet in width. Subject to this arrangement, the appeal stands disposed of. The sketch is to be annexed to this order 10 and shall form part of the order. There will be no order as to costs.;


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