DELHI DEVELOPMENT AUTHORITY Vs. HARISH SAWHNEY & ORS.
LAWS(SC)-2016-11-148
SUPREME COURT OF INDIA
Decided on November 29,2016

DELHI DEVELOPMENT AUTHORITY Appellant
VERSUS
Harish Sawhney And Ors. Respondents

JUDGEMENT

KURIAN,J. - (1.) Leave granted.
(2.) This is a case where transfer is made after Section 4(1) Notification under The Land Acquisition Act, 1894, but prior to Section 6(1) Declaration.
(3.) This appeal is, accordingly, dismissed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.