HARI KRISHNA MANDIR TRUST Vs. STATE OF MAHARASHTRA
LAWS(SC)-2020-8-4
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on August 07,2020

Hari Krishna Mandir Trust Appellant
VERSUS
STATE OF MAHARASHTRA Respondents





Cited Judgements :-

RELIANCE PROJECTS AND PROPERTY MANAGEMENT SERVICES LIMITED VS. DISTRICT MAGISTRATE AND COLLECTOR, NADIA [LAWS(CAL)-2022-3-14] [REFERRED TO]
KAJAL KUMARI VS. UNION OF INDIA [LAWS(PAT)-2022-5-5] [REFERRED TO]
SACHIN RAMJIBHAI CHAVDA VS. PRINCIPAL SECRETARY TO GOVERNMENT OF GUJARAT [LAWS(GJH)-2022-3-1114] [REFERRED TO]
KASHMIRA SINGH VS. UNION OF INDIA [LAWS(P&H)-2021-7-246] [REFERRED TO]
L.N. MEDICAL COLLEGE & RESEARCH CENTRE VS. UNION OF INDIA [LAWS(MPH)-2022-2-20] [REFERRED TO]
NARESHBHAI MOHANBHAI DHANANI VS. GUJARAT REVENUE TRIBUNAL [LAWS(GJH)-2022-3-732] [REFERRED TO]
MARIO COTTA PEREIRA VS. STATE OF GOA [LAWS(BOM)-2022-8-108] [REFERRED TO]
SUBHASIS NEGEL VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-1-61] [REFERRED TO]
DURGA SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-11-100] [REFERRED TO]
SIDDESH RAMESH VEER VS. UNION OF INDIA [LAWS(BOM)-2022-4-128] [REFERRED TO]
AVANI SUDHIR VAISHNAV VS. UNION OF INDIA [LAWS(BOM)-2021-9-25] [REFERRED TO]
CEEBROS HOTELS PRIVATE LIMITED VS. STATE OF TAMILNADU [LAWS(MAD)-2021-10-153] [REFERRED TO]
VENUGOPAL T V VS. STATE OF KARNATAKA [LAWS(KAR)-2022-6-42] [REFERRED TO]
NARMADA GINNING AND PRESSING FACTORY VS. STATE OF M. P. [LAWS(MPH)-2021-10-117] [REFERRED TO]
L.N. MEDICAL COLLEGE VS. UNION OF INDIA [LAWS(MPH)-2022-1-16] [REFERRED TO]
SHIV KUMARI SONI VS. STATE OF U.P [LAWS(ALL)-2021-9-114] [REFERRED TO]


JUDGEMENT

INDIRA BANERJEE, J. - (1.)This appeal is against a judgment and order dated 15.9.2008 passed by a Division Bench of Bombay High Court dismissing Writ Petition No.904 of 2008 filed by the appellant, challenging an order dated 3.5.2006, whereby the State Government refused to sanction modification of a Scheme under the provisions of Section 91 of the Maharashtra Regional and Town Planning Act, 1966, hereinafter referred to as "the Regional and Town Planning Act").
(2.)One Thorat family was the owner of Plot No. 473 in City Survey No. 1092 at Bhamburda in Pune. By a registered deed of conveyance dated 21.12.1956 one Mrs. Krishnabai Gopal Rao Thorat sold the northern part of the plot admeasuring 4910 sq.m. jointly to Swami Dilip Kumar Roy, one of the most eminent disciples of Sri Aurobindo, and Smt. Indira Devi, daughter disciple of Swami Dilip Kumar Roy. The names of Swami Dilip Kumar Roy and Smt. Indira Devi were duly recorded in the relevant revenue records in 1959.
(3.)Swami Dilip Kumar Roy had moved to Pune to propagate the philosophy of Sri Aurobindo and established the Hare Krishna Mandir with his daughter disciple Smt. Indira Devi, on the land purchased from Mrs. Krishnabai Gopal Rao Thorat.
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