BHAGWAN NARAYAN GHORPADE Vs. NATIONAL HIGHWAY AUTHORITY OF INDIA PROJECT IMPLEMENTATION UNIT NASHIK
LAWS(BOM)-2020-9-4
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on September 02,2020

Bhagwan Narayan Ghorpade Appellant
VERSUS
National Highway Authority Of India Project Implementation Unit Nashik Respondents

JUDGEMENT

- (1.) We have heard Mr. Kulkarni, learned Counsel for the petitioners and Mr. Manorkar, learned Counsel for the respondent.
(2.) The learned Counsel for the petitioners submits that the petitioners are similarly situated with the petitioners in Writ Petition No. 12014 of 2019 with connected writ petitions decided under order dated 01.10.2019.
(3.) Mr. Manorkar, learned Counsel submits that at the time of deciding the matters on 01.10.2019, the learned Counsel appearing for the National Highway Authority could not point out the National Highways (manner of depositing the amount by the Central Government with the competent authority for acquisition of land) Rules, 2019 and instead Rules of 1998 were cited.;


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