ANGEL PROPERTIES P LTD Vs. MUNICIPAL CORPORATION OF DELHI
LAWS(DLH)-2007-8-441
HIGH COURT OF DELHI
Decided on August 31,2007

Angel Properties P Ltd Appellant
VERSUS
MUNICIPAL CORPORATION OF DELHI Respondents

JUDGEMENT

- (1.) The Petitioner challenges an impugned order dated 9.11.2005 passed by the Deputy Assessor & Collector ('DAC'), Karol Bagh Zone of the Assessment and Collection Department of the Municipal Corporation of Delhi ('MCD'). By the impugned order the DAC rejected the prayer made by the Petitioner for grant of vacancy remission in respect of a property at 40/14, West Patel Nagar, New Delhi ('property in question').
(2.) According to the Petitioner the property in question was allotted to Smt. Pritam Kaur by the President of India through the Housing and Rent Officer, Delhi by a perpetual lease deed dated 20.6.1953. The property in question was sold by Smt. Pritam Kaur and finally purchased by the Petitioner through three separate conveyance deeds dated 11.12.1987, 1.1.1987 and 11.12.1987 which were duly registered with the Sub Registrar of Assurances.
(3.) After getting the building plan sanctioned by the MCD in May 1988, the Petitioner constructed a building measuring 25,180.50 sq.ft comprising lower and upper basement and ground to fourth floor. The completion certificate in respect of the building was issued by the Respondent MCD on 13.10.1989.;


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