SHANKAR GANPAT NAIK, SON OF GANPAT NAIK Vs. SANKHALI MUNICIPAL COUNCIL THROUGH ITS CHIEF OFFICER, SANKHALI, GOA
LAWS(BOM)-2017-9-267
HIGH COURT OF BOMBAY
Decided on September 11,2017

Shankar Ganpat Naik, Son Of Ganpat Naik Appellant
VERSUS
Sankhali Municipal Council Through Its Chief Officer, Sankhali, Goa Respondents

JUDGEMENT

G.S. Patel, J. - (1.) Rule, returnable forthwith. By consent, taken up for hearing and final disposal. Learned Counsel appearing for the Respondents waives service.
(2.) The Petitioner is a mundkar of a house bearing no 173 (old) no 3/760 (new), admeasuring an area of about 124 square metres in the property known as "Gawthan Wado" in the Village of Maulinquem, Bicholim Taluka. There are proceedings under the Goa Mundkars (Protection from Eviction) Act 1975. These are presently unimportant.
(3.) The dispute between the Respondent Municipal Council and the Petitioner relates to a regularisation permission of a residential house within the plinth area on this property. According to the Respondent, prior permission of the Town & Country Planning Department is necessary before the Respondent Council can consider any application for regularisation.;


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