MOHANDAS Vs. STATE OF MAHARASHTRA
LAWS(SC)-2020-1-86
SUPREME COURT OF INDIA
Decided on January 29,2020

MOHANDAS Appellant
VERSUS
STATE OF MAHARASHTRA Respondents





Cited Judgements :-

SAURABH R. SHAH VS. URBAN DEVELOPMENT AND TOWN PLANNING DEPARTMENT [LAWS(BOM)-2022-3-41] [REFERRED TO]


JUDGEMENT

K.M.JOSEPH,J. - (1.)Leave granted.
(2.)Appellants are the petitioners before the High Court of Bombay. By the impugned Judgment, the Writ Petition filed by them stands dismissed.
(3.)The prayers sought by the appellants are as follows:
"(A) Quash and set aside the Reservation No.S-169 in the Final Development Plan of Gondia (Second Revised), whereby the land bearing Survey Nos. 405/1, 406/2, 407/2, 410/2 and 411 of Mouza-Gondia (Bk.), Tehsil and District- Gondia, belonging to the petitioners is reserved for Shopping Complex and Vegetable Market (Annexure "J").

(B) Hold and declare that the land bearing Survey Nos. 405/1, 406/2, 407/2, 410/2 and 411 of Mouza-Gondia (Bk.), Tehsil and District-Gondia, are not reserved for the development of Shopping Complex and Vegetable market vide Reservation No.S-169 in the Final Development Plan of Gondia (Second Revised) and that the petitioners are free to use and develop the said land as true lawful and absolute owners thereof as per the user for the adjacent land provided under the Final Development Plan of Gondia (Second Revised) {Annexure "J"}."

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