AHMEDABAD MUNICIPAL CORPORATION Vs. BALDEVBHAI RANCHHOBHAI PATEL
LAWS(GJH)-2008-9-112
HIGH COURT OF GUJARAT
Decided on September 17,2008

AHMEDABAD MUNICIPAL CORPORATION Appellant
VERSUS
BALDEVBHAI RANCHHOBHAI PATEL Respondents

JUDGEMENT

- (1.) THE respondent is unserved. However, heard learned Counsel Ms. Jirga D. Jhaveri for the appellant - Ahmedabad Municipal Corporation.
(2.) BY filing the present appeal, the appellant-Corporation has assailed the judgment and order passed by the learned Judge, Small Cause Court No. 3, Ahmedabad in MVA No. 404 of 1997 in the appeal filed before the Small Cause Court by the respondent (original appellant) wherein he assailed the assessment of GRV for the year 1996-1997 of the premises bearing Survey No. 44/ab/fp/38; M. C. No. B-13; Tenement No. 2657/0113/00/0001 of Ward Dariyapur-Kazipur-Revenue-1, Ahmedabad.
(3.) ACCORDING to learned Advocate Ms. Jirga D. Jhaveri, the appellant-Corporation is entitled to revise the assessment and fix the GRV every year and in this particular case, as there was some increase in the constructed portion, the appellant-Corporation decided to increase the GRV assessed for the year 1996-97.;


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