GANGUBAI MARUTI JADHAV(SINCE DECEASED) THROUGH HER LEGAL HEIRS AND L.RS. Vs. DATTATRAYA TUKARAM PHARANE(SINCE DECEASED) THROUGH HIS LEGAL HEIRS AND L.RS.
LAWS(BOM)-2017-3-23
HIGH COURT OF BOMBAY (AT: STATE)
Decided on March 22,2017

Ashok Shriram Kulkarni Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

M.S.KARNIK, J. - (1.) Rule, returnable forthwith. Heard finally by consent of the parties.
(2.) The petitioner in this Petition prays for issuance of appropriate writ, order, direction to the respondents to de- reserve plot bearing No. CTS 339 1/A - A/B at Ashta, Taluka - Walwa, District - Sangli (hereinafter referred to as the 'said plot' for short).
(3.) The petitioner contends that he is the owner of the said plot. The said plot was reserved at No.54 for civil and cultural centre by Maharashtra Town Development and Public Health Department. The development plan was sanctioned by respondent No.1 - State Government on 30/06/1982. Respondent No.3 - Ashta Municipal Council passed a resolution on 31/10/1994 cancelling the reservation No. 54 over the said plot. The reason cited was lack of adequate funds and therefore, resolution to cancel reservation No. 54 was passed. The respondent No.1 however did not take a decision on the said resolution.;


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