STERLING BOPAL CITY CO OPERATIVE HOUSING SOCIETY LTD & ANR Vs. STATE OF GUJARAT & ANR
LAWS(GJH)-2016-6-455
HIGH COURT OF GUJARAT
Decided on June 30,2016

Sterling Bopal City Co Operative Housing Society Ltd And Anr Appellant
VERSUS
State Of Gujarat And Anr Respondents

JUDGEMENT

- (1.) The petitioner society has challenged the order dated 26.09.2014 passed by respondent no.2 Collector (Annex.'A') whereby the application of the petitioner to fix the premium of the land in question for converting the same for nonagricultural purpose was rejected on the ground that the matter as to whether the order dated 28.09.2007 passed by the Gujarat Revenue Tribunal should be challenged before the Gujarat High Court or not, was under consideration.
(2.) During the pendency of the petition, learned AGP Ms. Jyoti Bhatt has placed on record the decision of the District Collector dated 17.08.2015 fixing the premium as per the Jantri prevailing in the year 2011 and stated that the amount of Rs. 1,19,78,600/ was required to be recovered from the petitioner society towards premium amount, subject of approval of the State Government. Learned AGP has also placed on record the copy of the said decision. Learned advocate Mr. Mayur Rajguru for the petitioner society, in view of the said decision of Collector submitted that the petitioner is ready and willing to pay the said amount of premium if the Government approves the said proposal of the Collector. The learned AGP states that the said proposal of the Collector is being considered positively by the Government.
(3.) In view of the above, learned advocate for the petitioner does not press for the present petition, however, requests that the Government be directed to take decision at the earliest.;


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