M/S. BHARAT FABRICATORS & ORS. Vs. SPL. COURT UNDER A.P. LAND GRABBING (PROHIBITION) ACT & ORS.
LAWS(SC)-2016-7-35
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on July 15,2016

M/S. Bharat Fabricators And Ors. Appellant
VERSUS
Spl. Court Under A.P. Land Grabbing (Prohibition) Act And Ors. Respondents

JUDGEMENT

- (1.) Leave granted in both the matters.
(2.) These appeals, by special leave, are directed against the judgments and order dated 30.04.2007 and 29.10.2007 passed by the High Court of Andhra Pradesh at Hyderabad in W.P. No.25273 of 1999 and Review W.P. Misc. Petition No.26665 of 2007, respectively, whereby the High Court has dismissed the writ petition as also the Review Petition filed by the appellants herein.
(3.) The brief facts of the case are that Respondent No.3 herein, namely, Shirish Dhopeshwarkar, originally filed O.P. No.552 of 1988 before the Special Tribunal, Ranga Reddy District, against eight persons, including the Cooperative Industrial Estate Limited, Balanagar, Hyderabad, for declaration of title in respect of schedule property and for recovery of the same by declaring Respondent Nos.1 to 7 therein as land grabbers. The said application was allowed by the Special Tribunal. However, the claim for compensation was dismissed. Out of seven contesting respondents in the said application, Respondent Nos.1, 2 & 5 to 7 filed an appeal before the Special Court (L.G.A. No.37 of 1993) assailing the order of the Special Tribunal.;


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