SHIRISH L. VETA AND OTHERS. Vs. STATE OF MAHARASHTRA & OTHERS.
LAWS(BOM)-2018-11-44
HIGH COURT OF BOMBAY
Decided on November 19,2018

Shirish L. Veta And Others. Appellant
VERSUS
State Of Maharashtra And Others. Respondents

JUDGEMENT

RANJIT MORE,REVATI MOHITEDERE,JJ. - (1.) Mr. Anturkar, the learned senior counsel for the Petitioners at the outset seeks leave to amend the cause title of petition so as to implead Mr. Sandeep Thakur as party Respondent in the writ petition. Leave granted. Necessary amendment be carried out forthwith.
(2.) We have heard Mr. Anturkar, learned senior counsel for the Petitioners, Mr. Vagyani, learned GP for the Respondent-State and Ms. Gadre, learned counsel for the Respondent-MIDC. We have also heard added Respondent - Mr. Sandeep Thakur.
(3.) The petition is filed for following reliefs : "(A) That this Hon'ble Court may be pleased to issue writ of mandamus and may be pleased to call from the Corporation copy of policy approved for regularisation of religious structures and copies of minutes of meeting where the said policy is put up for consideration (B) that this Hon'ble Court may be pleased to direct the Respondents to consider proposal of regularisation of temples of Lord Shiva, Lord Ganesha temple and Bhavani Mata temple situated on open space No. 12, C-Block at Plot No. C-120 to C-174 at Trans Thane Creek area, Navi Mumbai. (C) that till proposal of regularisation of temples of Lord Shiva, Lord Ganesha temple and Bhavani Mata temple situated on open space No. 12, C-Block at Plot No. C-120 to C-174 at Trans Thane Creek area, Navi Mumbai, is considered by the Respondent Corporation, this Hon'ble Court may be pleased to restrain the Respondent Corporation from taking any action of demolition" ;


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