GOVERNMENT OF NCT OF DELHI THE SECRETARY, LAND AND BUILDING DEPARTMENT Vs. KISHAN CHAND
LAWS(SC)-2016-9-136
SUPREME COURT OF INDIA
Decided on September 16,2016

Government Of Nct Of Delhi The Secretary, Land And Building Department Appellant
VERSUS
KISHAN CHAND Respondents

JUDGEMENT

KURIAN,J. - (1.) Delay condoned.
(2.) Leave granted.
(3.) The issue, in principle, is covered against the appellant by judgments in Civil Appeal No. 8477 of 2016 arising out of Special Leave Petition(C) No. 8467 of 2015 and Civil Appeal No. 5811 of 2015 arising out of Special Leave Petition (C) No. 21545 of 2015. The appeals filed by the requisitioning authority, namely the Delhi Development Authority, have already been dismissed by this Court.;


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