ALLAHABAD DEVELOPMENT AUTHORITY Vs. GENERAL FIBRE DEALERS
LAWS(SC)-2016-8-74
SUPREME COURT OF INDIA
Decided on August 29,2016

ALLAHABAD DEVELOPMENT AUTHORITY Appellant
VERSUS
General Fibre Dealers Respondents

JUDGEMENT

ANIL R.DAVE, J. - (1.) Leave granted.
(2.) We have heard learned counsel for the parties and perused the impugned judgment.
(3.) In our opinion, at the time of disposal of the First Appeal, the High Court should have called for the record and proceedings and should have given reasons for coming to a particular conclusion but that has not been done.;


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