NISAR SONS AND ORS. Vs. THE STATE OF MAHARASHTRA, MINISTRY OF REVENUE AND FOREST, MANTRALAYA AND ORS.
LAWS(BOM)-2016-3-128
HIGH COURT OF BOMBAY
Decided on March 31,2016

Nisar Sons And Ors. Appellant
VERSUS
The State Of Maharashtra, Ministry Of Revenue And Forest, Mantralaya And Ors. Respondents

JUDGEMENT

B.P. Dharmadhikari, J. - (1.) By this petition, filed under Article 226 of the Constitution of India, five petitioners seek quashing of re -auction notice dated 21st of January, 2016 and an order dated 27th of January, 2016 cancelling allotment of sand ghats in their favour. This Court has, on 3rd of February, 2016, issued notice in the matter and while permitting re -auction by respondents, directed that no allotment be done in favour of successful bidder without permission of the Court. This interim order continues to operate even today.
(2.) Intervenor - respondent No. 4 Pradip Dhengre and Intervenor - respondent No. 5 Vardharaja Pilley claim that in consequential re -auction, they are the highest bidders entitled to allotment of sand ghats at Waki -A and Juni Kamptee -A.
(3.) This Court has accordingly permitted them to be impleaded as intervenors.;


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