KISHORBHAI NANUBHAI PATEL Vs. SURAT URBAN DEVELOPMENT AUTHORITY (SUDA)
LAWS(GJH)-2016-2-19
HIGH COURT OF GUJARAT
Decided on February 05,2016

Kishorbhai Nanubhai Patel Appellant
VERSUS
Surat Urban Development Authority (Suda) Respondents

JUDGEMENT

- (1.) Heard learned counsel for the respective parties.
(2.) As the identical question of law and facts arise in this group of petitions and identical and similar prayers prayed for, all the petitions were heard together and are hereby disposed of by this common judgment.
(3.) The prayers prayed for in this group of petitions are similar and therefore, the prayers prayed for in Special Civil Application No.1054 of 2016 are made the basis of this common judgment. Such prayers are as under: - "(A) Your Lordships may be pleased to admit and allow this petition. (B) Your Lordships may be pleased to issue appropriate writ, order or direction/declaration declaring that the reservation /designation of the land bearing Block No.92 of Village Bamroli, Tal: Choryasi (Now Majura, City Surat), District Surat, Tal:Choryasi, District Surat for site and service for Surat Municipal Corporation (H -11) under the final revised development plan, 2004 of SUDA is deemed to have lapsed. (C) Pending final hearing and disposal of the petition, the Hon'ble Court be pleased to grant interim /ad -interim relief directing the respondents to designate the land bearing Block No.92 of village Bamroli, Tal: Choryasi (Now Majura, City Surat), District Surat, Tal:Choryasi, District Surat for site and service for Surat Municipal Corporation (H -11) under the final revised development plan, 2004 of SUDA is deemed to have lapsed. (D) ***." ;


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