CHARUDATTA S/O CHAPA SANDANSHIV Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-2-178
HIGH COURT OF BOMBAY
Decided on February 27,2020

Charudatta S/O Chapa Sandanshiv Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Z.A. Haq - (1.) Heard.
(2.) Rule. Rule made returnable forthwith.
(3.) By this Public Interest Litigation (PIL), the petitioners have challenged the allotment of Government land, admeasuring 3-H and 5-R to respondent No.4 Sanstha under Rules 6 and 7 of the Maharashtra Land Revenue (Disposal of Government Land) Rules, 1971.;


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