SALCETTE CITIZENS VIGILANCE COMMITTEE AND ORS Vs. THE STATE OF GOA AND ORS
LAWS(BOM)-2016-5-112
HIGH COURT OF BOMBAY
Decided on May 03,2016

Salcette Citizens Vigilance Committee And Ors Appellant
VERSUS
The State Of Goa And Ors Respondents

JUDGEMENT

F.M.REIS,J. - (1.) Heard Shri Nigel Da Costa Frias, learned Advocate appearing for the petitioners, Shri A. Prabhudessai, learned Addl. Govt. Advocate appearing for the respondents no.1 to 6, Shri C. A. Coutinho, learned Advocate appearing for the respondents no.8,9,10 and 12 and Shri Sudesh Usgaonkar, learned Advocate appearing for the respondents no.14 and 15.
(2.) The above petition was disposed off as against the respondent no.7 pursuant to an order passed by this Court on 18.1.2016 whereby the respondent no.7 offered to pay the conversion fees without prejudice to his rights and contention. The petition was accordingly disposed off as against the respondent no.7.
(3.) Shri Coutinho, learned Advocate appearing for the respondents no.8 upon instructions has also pointed out that the respondent no.8 is agreeable to pay the conversion charges in respect of the subject construction put up by the respondent no. 8 in the property under survey no. 88/11 of Navelim village. It is also pointed out that an application to that effect came to be filed by the respondent no. 8 on 7.12.2009.;


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