DELHI DEVELOPMENT AUTHORITY Vs. DEEN MOHAMMAD DEENU
LAWS(SC)-2016-8-191
SUPREME COURT OF INDIA
Decided on August 31,2016

DELHI DEVELOPMENT AUTHORITY Appellant
VERSUS
Deen Mohammad Deenu Respondents

JUDGEMENT

Kurian Joseph, J. - (1.) Leave granted.
(2.) The issue, in principle, is covered against the appellant by judgment in Civil Appeal No.8477 of 2016 arising out of Special Leave Petition (Civil) No.8467 of 2015.
(3.) This appeal is, accordingly, dismissed.;


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