SATYA GUPTA Vs. STATE OF J&K
LAWS(J&K)-2020-12-28
HIGH COURT OF JAMMU AND KASHMIR
Decided on December 17,2020

SATYA GUPTA Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

JAVED IQBAL WANI,J. - (1.)In this petition, petitioner beseeches and seeks the following reliefs: -
(a) Writ of certiorari, quashing Order No. HB/558-59 dated 23.04.2016 passed by respondent No. 2 J&K Housing Board through respondent No. 3 Secretary, whereby allotment of Plot No. 139, Sector-1, Housing Colony, Channi Himmat, Jammu, has been cancelled and premium forfeited;

(b)Writ of mandamus, directing and commanding the respondents to effect necessary change in the record to that of petitioner Smt. Satya Gupta in place of her husband Late Sh. Kuldeep Kumar Gupta with regard to Plot No. 139, Sector-1, Housing Colony, Channi Himmat, Jammu and to confer ownership rights after demanding fee/ charges; or

(c) Any other writ, order or direction which the Hon'ble Court may deem fit and proper.

(2.)The facts under the shade and cover of which the petitioner claims aforesaid reliefs in the petition are that the respondent No. 2 J&K Housing Board (for brevity the Board) creation of a statute namely the Jammu and Kashmir Housing Board Act, 1976 (for brevity the Act) issued an advertisement in the year 1980 for allotment of residential plots at Housing Colony Channi Himmat, Jammu on 20 years lease basis.
(3.)According to the petitioner condition No. 2 (a) and (b) of the advertisement supra provided for following eligibility: -
a) The applicant must be permanent resident of Jammu and Kashmir.

b) Person belong to Jammu city, but having no residential house or residential plot in their names or in the name of any member of their family.

;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.