S S HOME APPLIANCES Vs. DELHI STATE INDUSTRIAL DEVELOPMENT CORPORATION LTD
LAWS(DLH)-2007-5-217
HIGH COURT OF DELHI
Decided on May 21,2007

S.S.HOME APPLIANCES Appellant
VERSUS
DELHI STATE INDUSTRIAL DEVELOPMENT CORPORATION LTD. Respondents

JUDGEMENT

BADAR DURREZ AHMED, J. - (1.) This is an application for early hearing. This application is allowed. With the consent of the parties, the arguments in the main writ petition shall be heard today itself.
(2.) The petitioner was allotted plot No.29 in Sector No.2, in Pocket-D of the Bawana Industrial Estate, Delhi pursuant to the relocation scheme. The petitioner took possession of the said plot on 06.07.2004 The petitioner also paid, though under protest, an additional sum of 10% over the cost of the plot on the ground that the plot allotted to the petitioner was a corner plot.
(3.) In this petition, the petitioner is seeking the quashing of the letter/ notice dated 23.03.2004 raising the demand for extra 10%, claiming the plot in question to be a corner plot. The petitioner, having paid the extra amount of Rs.1,05,000/- on account of the plot being alleged to be a corner plot, seeks a mandamus directing the respondent to refund the said amount with interest at the rate of 18% per month. The learned counsel for the petitioner pointed out that the boundaries of the said plot No.29 are, admittedly, as under:- MP_713_ILRDLH16_2007.tm;


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