MAHENDRA BHIMRAO KHARAT Vs. MAHARASHTRA HOUSING AND AREA DEVELOPMENT AUTHORITY
LAWS(SC)-2016-2-74
SUPREME COURT OF INDIA
Decided on February 16,2016

Mahendra Bhimrao Kharat Appellant
VERSUS
MAHARASHTRA HOUSING AND AREA DEVELOPMENT AUTHORITY Respondents

JUDGEMENT

- (1.) Issue notice. Mr. Mohit D. Ram, learned counsel, waives notice on behalf of Respondent No. 4.
(2.) Leave granted.
(3.) The appellants have mainly three apprehensions viz. i) with regard to the area that will be allotted to them after the construction; ii) with regard to the Agreement to be executed regarding the allotment before they vacate; and iii) the formation of the Cooperative Society.;


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