CHANDRABEN DAYARAM AAHUJA Vs. DEPUTY COLLECTOR
LAWS(GJH)-2008-1-152
HIGH COURT OF GUJARAT
Decided on January 16,2008

CHANDRABEN DAYARAM AAHUJA Appellant
VERSUS
DEPUTY COLLECTOR Respondents

JUDGEMENT

- (1.) RULE. Mr. Oza, learned AGP waives the service of rule on behalf of respondent No. 2.
(2.) THE petitioners, herein, are heirs and legal representatives of the deceased Dayaram Pesumal Aahuja. By way of this petition, they have prayed to quash and set aside the order passed by the Deputy Collector-respondent No. 1, herein, dated 03. 07. 2003.
(3.) THE brief facts of the case are that the father of the petitioners i. e. Dayaram Pesumal Aahuja expired on 07. 05. 2005. In pursuance of that the petitioners came to know that their father had executed a Sale Deed of the residential property being Plot No. 26, Geet Gurjari Society, Nr. Airport Road, popularly known as 'state Bank of Saurashtra Employees Cooperative Housing Society, Rajkot' situated at City Survey Ward No. 16/2, Revenue Survey No. 1039 admeasuring about 200 sq. yds. vide registered Sale Deed No. 2047 dated 01. 12. 1998. The petitioners also came to know that in pursuance of the execution of the aforesaid Sale Deed, the inspection of the aforesaid property was also carried out by the competent Authority and on the basis of the said inspection, respondent No. 1 had passed the final order dated 03. 07. 2003. Hence, the present petition.;


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