SAMAST NAND NAGRI WELFARE ASSOCIATION Vs. GOVT OF NCT OF DELHI
LAWS(DLH)-2007-5-162
HIGH COURT OF DELHI
Decided on May 31,2007

SAMAST NAND NAGRI WELFARE ASSOCIATION Appellant
VERSUS
GOVT. OF NCT OF DELHI Respondents

JUDGEMENT

T.S.THAKUR, J. - (1.) In this petition for a writ of mandamus, the petitioner has prayed for a direction for holding an independent inquiry through the Central Bureau of Investigation or Crime Branch to investigate the fraudulent allotment of plots in Ghogha Dairy Colony in Narela, Delhi.
(2.) Having heard learned counsel for the parties, we are of the view that no case is made out for the issuance of direction prayed for as at present. In CM 1731/2007 filed in disposed of W.P.(C)3791/2000 we have given liberty to the MCD to cancel all bookings and allotments found to be fraudulent and bogus. All that we need say further is that in case the MCD at any stage finds the criminal involvement of any of its official or any other agency or government officer in the allotment of plots in Ghogha Dairy colony, it shall be free to report the matter to the jurisdictional police for registration of a case in which event the police shall examine the same and take suitable action in accordance with law. Liberty is also given to the petitioner to seek an inquiry by any other agency if the occasion so arises at any future stage.
(3.) The writ petition is with the above directions disposed of but in the circumstances without any order as to costs.;


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