S. RAVINDER SINGH Vs. COMMISSIONER SECRETARY HOUSING AND URBAN DEVELOPMENT, JAMMU AND KASHMIR
LAWS(J&K)-2020-3-70
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 06,2020

S. Ravinder Singh Appellant
VERSUS
Commissioner Secretary Housing And Urban Development, Jammu And Kashmir Respondents

JUDGEMENT

- (1.)This Court is examining the question of illegal encroachments and constructions in several other Public Interest Litigations including PIL No. 19/2011 which are pending in this Court for several years.
(2.)This writ petition complains only of encroachments in Gole Market, Gandhi Nagar, Jammu which appears to be the subject matter of consideration in PIL No.19/2011 title "S.K Bhalla Vs. State of J&K and Others".
(3.)In view thereof, this writ petition is not warranted and the same is disposed of.
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