M/S. COMPETENT AUTOMOBILES CO. LTD. Vs. UNION OF INDIA
LAWS(SC)-2016-5-65
SUPREME COURT OF INDIA
Decided on May 11,2016

M/S. Competent Automobiles Co. Ltd. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) The challenge in this appeal is the Judgment dated 25.08.2005 passed by the High Court of Delhi in W.P. (C) No. 4694 of 2002 and other connected matters.
(2.) In the impugned Judgment, the High Court upheld the proceedings taken for acquisition of the land on the ground that Section 6 Declaration (of Land Acquisition Act, 1894) was within time. It appears that the appellant herein pursued a Review Petition before the High Court, which was also dismissed.
(3.) When the matter came up before this Court, by way of interim order dated 15.05.2007, this Court stayed the dispossession.;


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