UNION OF INDIA Vs. DEV RAJ GUPTA
LAWS(SC)-1990-10-63
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on October 23,1990

UNION OF INDIA Appellant
VERSUS
DEV RAJ GUPTA Respondents


Cited Judgements :-

M M L BHASIN VS. UNION OF INDIA [LAWS(DLH)-1991-8-66] [REFERRED]
GLOBE ASSOCIATES P LTD VS. AMAR SINGH and CO [LAWS(DLH)-2004-8-75] [REFERRED TO]
GLOBE ASSOCIATES P LTD VS. AMAR SINGH [LAWS(DLH)-2004-8-23] [REFERRED TO]
VIJAY ENTERPRISES VS. U O I [LAWS(DLH)-2006-7-26] [REFERRED TO]
D L F UNIVERSAL LIMITED VS. UNION OF INDIA [LAWS(DLH)-2009-5-43] [REFERRED TO]
JASJIT KAUR VS. REGISTRAR CO OP SOCIETIES [LAWS(DLH)-2009-7-30] [REFERRED TO]
MAHESH CHAND GOYAL VS. GENIOUS PROMOTERS AND DEVELOPERS PVT LTD [LAWS(DLH)-2010-5-105] [REFERRED TO]
A R BANERJEE VS. R S VERMA [LAWS(DLH)-2012-4-52] [REFERRED TO]
ANIRUDH KUMAR VS. MUNICIPAL CORP OF DELHI [LAWS(DLH)-2012-1-442] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. HARI DASS [LAWS(HPH)-2012-5-134] [REFERRED TO]
ONONDAGA AGRA INVESTMENTS P LTD VS. EXECUTIVE OFFICER KODAIKANAL TOWNSHIP KODAIKANAL [LAWS(MAD)-1991-9-27] [REFERRED TO]
RAMESH KUMAR VS. VIKRANT MALHOTRA [LAWS(DLH)-2009-1-155] [REFERRED TO]
ROSE MARY FERNANDES VS. ADMINISTRATOR OF COMMUNIDADES [LAWS(BOM)-2013-4-8] [REFERRED TO]
LA BUILDE CORPORATION VS. UNION OF INDIA [LAWS(BOM)-2014-1-155] [REFERRED TO]
DADAR AVANTI COOPERATIVE HOUSING SOCIETY LIMITED BOMBAY VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(SC)-1996-2-221] [REFERRED]
SATYA MOHAN SACHDEV VS. UOI [LAWS(DLH)-2011-8-427] [REFERRED TO]
PANDEY AND CO BUILDERS PVT LTD VS. STATE OF BIHAR [LAWS(PAT)-2005-4-66] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. AEROSHINE [LAWS(DLH)-2013-2-198] [REFERRED TO]
SAVITRI LAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1998-11-6] [REFERRED]
SANT LAL VS. RAM LAXMAN GUPTA [LAWS(DLH)-2010-4-183] [REFERRED TO]
THDC INDIA LTD. VS. JAIPRAKASH ASSOCIATES LTD. [LAWS(DLH)-2011-11-251] [REFERRED TO]
ALVARO ALBERTO MOUSINHO DE NARONHA FERREIRA VS. STATE OF GOA [LAWS(BOM)-2016-10-100] [REFERRED TO]
STATE OF GOA VS. ALVARO ALBERTO MOUSINHO DE NORONHA FERREIRA [LAWS(SC)-2019-9-98] [REFERRED TO]
CHENNAI METROPOLITAN DEVELOPMENT AUTHORITY VS. D. RAJAN DEV [LAWS(SC)-2019-12-42] [REFERRED TO]
RAM KISHAN VS. KANWAR INDERJIT SINGH [LAWS(DLH)-2021-11-73] [REFERRED TO]


JUDGEMENT

Sawant, J. - (1.)This appeal raises some questions which are important both for the Delhi Administration as well as for their lessees of land. Shortly stated, the questions involved are:(a) what constitutes an application for permission to convert the user of the land (b) from which date the conversion charges are leviable and (c) from which date interest is chargeable on the conversion charges
(2.)The land involved in the present case is at 20, Barakhamba Road, New Delhi and admeasures about 0.956 acre. It was leased by the Governor General in Council to one Smt. Rama Bai on November 17, 1931. The regular lease-deed was drawn up in.1938. It was a perpetual lease given on a premium of Rs. 8,000/- at the annual rent of Rs. 400/- Smt. Rama Bai constructed a residential building on the land. On May 20, 1938, Smt Rama Bai assigned the lease in favour of Smt. Leelawati who died on November 6, 1969. The interest in the lease devolved on respondents 1-4 and one Hans Raj Gupta and their names were mutated in the record of rights as is evidenced by the Government Memo of November 21, 1977. Hans Raj Gupta died on July 31, 1985. Respondents 5-11 are his heirs and legal representatives. It appears that Hans Raj Gupta had left a will. It is the subject matter of probate proceedings in Suit No. 62 of 1985 which is being contested. If the will is probated then share of the late Hans Raj Gupta will devolve upon respondents 6-9; otherwise, it will devolve on all his heirs, viz., respondents 5-11. For the purpose of the questions to be answered in this appeal, we are not much concerned with the devolution of property after the death of late Hans Raj Gupta.
(3.)In September 1962, the Delhi Development Authority prepared a Master Plan for Delhi under Section 7 of the Delhi Development Act, 1957 (hereinafter referred to as the "Act').
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