SANJAY MANYA LUDRIK & ORS. Vs. HONBLE ADDL.COMMISSIONER,KONKAN DIVISION & ORS.
LAWS(BOM)-2017-1-201
HIGH COURT OF BOMBAY
Decided on January 18,2017

Sanjay Manya Ludrik And Ors. Appellant
VERSUS
Honble Addl.Commissioner,Konkan Division And Ors. Respondents

JUDGEMENT

R.M. Savant, J. - (1.) Rule in both the above Petitions, with the consent of the learned counsel for the parties made returnable forthwith and heard.
(2.) The above Petitions take exception to the orders both dated 27/05/2015 passed by the Secretary and Officer on Special Duty (Appeals), Revenue and Forest Department, Government of Maharashtra (Secy. and OSD for short), by which orders the revision applications filed by the Petitioners herein came to be dismissed and resultantly the order dated 25/04/2012 passed by the Additional Commissioner, Konkan Division, came to be confirmed.
(3.) Since the Writ Petitions involve common facts and raise an identical challenge though concerning different plots of land i.e. in Writ Petition No.5614/2015 the land in issue is Survey No.193 and in Writ Petition No.5616/2015 the land in issue is Survey No.194 they are heard together however the facts in Writ Petition No.5614 of 2015 would be referred to for the sake of convenience.;


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