RAMANLAL LAXMANLAL & 2 ORS Vs. ADDITIONAL DISTRICT COLLECTOR & COMPETENT AUTHORITY & 5 ORS
LAWS(GJH)-2016-9-106
HIGH COURT OF GUJARAT
Decided on September 20,2016

Ramanlal Laxmanlal And 2 Ors Appellant
VERSUS
Additional District Collector And Competent Authority And 5 Ors Respondents

JUDGEMENT

- (1.) Learned AGP submits copies of Village Form No.6, to show that the entry No.21175 has been made on 05.07.2016 recording inter alia, that the entry showing the land as Padtar land of the Government mutated in the record shall be deleted. The said copies are taken on record. She further states on instructions from Shri Bharat S. Sapra, Circle Officer, Nikol, who is present in the Court that the said Entry No.21175 shall be certified by the concerned authority within four weeks from today.
(2.) In view of the above statement made by the learned AGP, learned Advocate Shri Parikh does not press for this petition as the prayer prayed for in this petition, does not survive. However, he requests that in case of difficulty, the petitioner be permitted to revive the petition.
(3.) In view of the above, present petition does not survive, and accordingly stands disposed of as not pressed for. However, liberty to revive the petition is reserved, in case of difficulty. Rule is discharged. Interim relief, granted earlier shall stand vacated.;


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