GOVT. OF NCT OF DELHI THROUGH SECRETARY, LAND AND BUILDING DEPARTMENT Vs. GOVIND RAM & ANR.
LAWS(SC)-2016-12-61
SUPREME COURT OF INDIA
Decided on December 08,2016

Govt. of NCT of Delhi Through Secretary, Land and Building Department Appellant
VERSUS
Govind Ram And Anr. Respondents

JUDGEMENT

Kurian,J. - (1.) Delay condoned.
(2.) Leave granted.
(3.) It is brought to our notice that the appeals on identical issues, filed by the Delhi Development Authority have already been dismissed by this Court. Therefore, reserving the liberty for fresh acquisition within a period of one year granted in the said appeals, these appeals are also dismissed.;


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