MUNICIPAL CORPORATION OF GREATER BOMBAY Vs. PREMNAGAR ZOPADPATTI COMMITTEE SOCIETY
LAWS(SC)-1990-9-80
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on September 07,1990

MUNICIPAL CORPORATION OF GREATER BOMBAY Appellant
VERSUS
PREMNAGAR ZOPADPATTI COMMITTEE,SOCIETY Respondents


Cited Judgements :-

SAMINUSSA TAWAKAL HUSSEIN VS. MUNICIPAL CORPORATION OF BOMBAY [LAWS(BOM)-2006-12-5] [REFERRED TO]
VIDYA SAGAR VS. UNION OF INDIA AND TWO [LAWS(HPH)-1991-7-12] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Heard counsel for the parties.
(3.)These appeals are directed against the order of the High Court of Bombay dated 15-6-1989 granting injunction restraining the appellant from evicting the respondents who have encroached upon the land in dispute..
;


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