E-CITY ENTERTAINMENT PVT. LTD. Vs. STATE OF UTTAR PRADESH AND ORS.
LAWS(SC)-2016-3-111
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on March 15,2016

E -City Entertainment Pvt. Ltd. Appellant
VERSUS
State of Uttar Pradesh and Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This appeal arises out of an Order dated 18th March, 2011 passed by the High Court of Judicature at Allahabad whereby the High Court has recalled an earlier order dated 20.10.2010 passed by it in Writ Petition (C) No. 26545 of 2008 and disposed off the matter with the direction that the writ-petitioner can, if so advised, seek redress by way of an appeal before the prescribed appellate authority. The controversy arises in the following circumstances:
(3.) A large extent of vacant land admeasuring nearly 17000 sq. metrs situate within the corporation limits of the city of Kanpur, U.P. was offered for sale on free hold basis in terms of an auction notice dated 30th March, 2006. The notice stipulated a reserve price of Rs. 15.47 crores for the property. In response to the notice, three bids appear to have been received by the Corporation including one made by the appellant herein who offered an amount of Rs. 21.51 crores which happened to be the highest bid for the property in question. The appellant also deposited, as required by the tender notice, earnest money of Rs. 2.50 crores representing just about 10% of the amount offered by him.;


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