BALWANT SINGH Vs. UOI
LAWS(DLH)-2007-10-269
HIGH COURT OF DELHI
Decided on October 29,2007

BALWANT SINGH Appellant
VERSUS
UOI Respondents

JUDGEMENT

- (1.) RULE. Mr. Rajiv Bansal, learned counsel waives notice of Rule. The petitioner was heard finally with consent of counsel for the parties.
(2.) THE petitioner seeks a direction that the demand for composition fee made by respondent No. 2 (hereafter called "the DDA") be quashed and declared un-lawful.
(3.) THE petitioner was allotted an alternative industrial plot by the respondents. He was carrying on non-conforming industrial activity in a residential area. The allotment to the concerned plot i. e. A-22, Mayapuri phase-II was made on 21. 2. 1975. The DDA issued its no-objection certificate for construction of a building on the said plot on 18. 10. 1976.;


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