MUNICIPAL COMMISSIONER Vs. PANNA MAHESH CHANDRA DAVE
LAWS(SC)-2020-1-99
SUPREME COURT OF INDIA
Decided on January 31,2020

MUNICIPAL COMMISSIONER Appellant
VERSUS
Panna Mahesh Chandra Dave Respondents

JUDGEMENT

V.RAMASUBRAMANIAN,J. - (1.)Challenging a common order passed by the High Court of Judicature at Bombay in a batch of twelve writ petitions, granting the relief of allotment of alternative site to the petitioners in eleven writ petitions (tenants) and granting the relief of consideration of a request for grant of TDR (Transferable Development Rights)/DRC (Development Right Certificate) to the petitioners in one writ petition (owners of the land), the Municipal Corporation of Bombay has come up with the present special leave petitions.
(2.)We have heard Mr. Shekhar Naphade, learned senior counsel appearing for the Municipal Corporation of Bombay and Mr. Siddharth Bhatnagar, learned senior counsel appearing for the contesting private respondents.
(3.)The private respondents herein filed writ petitions on the file of the High Court of Judicature at Bombay challenging the demolition of the superstructures put up by them on a plot of land bearing CTS Nos.4009/1 to 4009/7 at Village Dahisar, Taluka Borivali, MSD Mumbai 400068. The case of the respondents 1 to 3 in Special Leave Petition (C) No.18376 of 2018 (who were the petitioners in Writ Petition No.3090 of 2017) was a little different from the case of the petitioners in the other 11 writ petitions.
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