T VIJYALAKSHMI Vs. TOWN PLANNING MEMBER
LAWS(SC)-2006-10-96
SUPREME COURT OF INDIA
Decided on October 19,2006

T.VIJAYALAKSHMI Appellant
VERSUS
TOWN PLANNING MEMBER Respondents


Referred Judgements :-

DIRECTOR OF PUBLIC WORKS AND ANOTHER V. HO PO SANG AND OTHERS [REFERRED TO]
HAWRAH MUNICIPAL CORPORATION VS. GANGES ROPE COMPANY LIMITED [REFERRED TO]



Cited Judgements :-

D H SARATH K KUMAR VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2008-4-261] [REFERRED TO]
LALIT KUMAR AND ANOTHER VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2013-12-460] [REFERRED]
VARDHMAN CHARITABLE TRUST VS. STATE OF GUJARAT [LAWS(GJH)-2011-3-221] [REFERRED TO]
PRABHAVATHI M.S. VS. STATE OF KARNATAKA [LAWS(KAR)-2021-12-9] [REFERRED TO]
UNION OF INDIA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2023-10-65] [REFERRED TO]
FAIYYAZ MULLAJI VS. SECRETARY, URBAN DEVELOPMENT DEPARTMENT [LAWS(BOM)-2022-9-252] [REFERRED TO]
ADAPPA AND ORS. VS. THE BELGAUM DEVELOPMENT AUTHORITY AND ORS. [LAWS(KAR)-2015-7-143] [REFERRED TO]
UNION OF INDIA AND ANR; RETD SARGENT AIR FORCE GOVIND RAM; TARA DEVI SARAWGI & ANR; RAJASTHAN BUILDERS & PROMOTERS ASSOCIATION VS. STATE OF RAJASTHAN AND ORS [LAWS(RAJ)-2014-5-407] [REFERRED]
B. K. RAVICHANDRA AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(SC)-2020-11-32] [REFERRED TO]
PARAS LIFESTYLES PRIVATE LIMITED VS. STATE OF MP [LAWS(MPH)-2011-8-48] [REFERRED TO]
ASSOCIATION OF VASANTH APARTMENTS OWNERS VS. V. GOPINATH [LAWS(SC)-2023-2-28] [REFERRED TO]
COMMISSIONER OF MUNICIPAL CORPORATION VS. PREM LATA SOOD [LAWS(SC)-2007-5-193] [REFERRED TO]
VAISHALI PRATIK SHAH AND ORS VS. STATE OF GUJARAT AND ORS [LAWS(GJH)-2014-8-245] [REFERRED TO]
HASMUKHRAI V. MEHTA VS. STATE OF MAHARASHTRA [LAWS(SC)-2014-12-20] [REFERRED TO]
CHAIRMAN INDORE VIKAS PRADHIKARAN VS. PURE INDUSTRIAL COCK AND CHEM LTD [LAWS(SC)-2007-5-194] [REFERRED TO]
DESAI HOMES VS. FIRE & RESCUE SERVICES [LAWS(KER)-2017-6-29] [REFERRED TO]
M.C. MEHTA VS. UNION OF INDIA [LAWS(SC)-2020-8-49] [REFERRED TO]
VINU KOSHY ABRAHAM VS. A B M TOWERS RESIDENTS ASSOCIATION [LAWS(KER)-2019-10-263] [REFERRED TO]
MANTRI DEVELOPERS PRIVATE LIMITED VS. STATE OF KARNATAKA [LAWS(KAR)-2012-3-34] [REFERRED TO]
D, Lakkanna Son of Late Durgappa VS. The Government of Karnataka By Its Chief Secretary Urban Development Department Multi-Storied Building Bangalore-560001, The Commissioner Bangalore Development Authority T. Chowdaiah Road Kumara Park West Ban [LAWS(KAR)-2012-4-178] [REFERRED TO]
GOVERNMENT OF INDIA MINISTRY OF HUMAN RESOURCE DEVELOPMENT VS. SRM UNIVERSITY REP. BY ITS REGISTRAR KANCHEEPURAM DISTRICT [LAWS(MAD)-2012-1-85] [REFERRED TO]
ALPHA G: CORP. DEVELOPMENT PRIVATE LTD VS. STATE OF PUNJAB [LAWS(P&H)-2010-3-70] [REFERRED TO]
RAM CHAUDHARY VS. TECHNOLOGY PARK [LAWS(ALL)-2010-4-28] [REFERRED TO]
HINDUSTAN PETROLEUM CORPORATION LTD VS. MUNICIPAL CORPORATION OF GREATER MUMBAI [LAWS(BOM)-2012-4-9] [REFERRED TO]
M.K. AHMAD SUPER MARKET VS. COMMISSIONER, BRUHAT BANGALORE MAHANAGAR PALIKE CORPORATION CIRCLE [LAWS(KAR)-2022-8-399] [REFERRED TO]
SAMA DODUM VS. CHIEF ESTATE OFFICER [LAWS(GAU)-2021-3-8] [REFERRED TO]
KARNATAKA RAJYA MANDAVYA GRUHA VS. STATE OF KARNATAKA [LAWS(KAR)-2021-11-15] [REFERRED TO]
VIKAS WSP LTD. VS. DIRECTORATE ENFORCEMENT [LAWS(DLH)-2020-11-130] [REFERRED TO]
RAMJILAL KULSHRESTHA VS. STATE OF M P [LAWS(MPH)-2012-4-93] [REFERRED TO]
S. BHASKAR VS. STATE OF KARNATAKA [LAWS(KAR)-2022-2-170] [REFERRED TO]
DIRECTOR GENERAL (ROAD DEVELOPMENT) NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. AAM AADMI LOKMANCH [LAWS(SC)-2020-7-4] [REFERRED TO]
Sadashivnagar Youth Association VS. State of Karnataka, The Karnataka Housing Board, The Bangalore Development Authority and The Bruhat Bangalore Mahanagara Palike [LAWS(KAR)-2013-7-90] [REFERRED TO]
RATHEESH VS. STATE OF KERALA [LAWS(KER)-2013-7-154] [REFERRED TO]
DEVSHREE REALTY VS. SURAT URBAN DEVELOPMENT AUTHORITY [LAWS(GJH)-2021-12-1325] [REFERRED TO]
GIRISHBHAI NAGJIBHAI SAVALIYA VS. STATE OF GUJARAT [LAWS(GJH)-2014-8-131] [REFERRED TO]
KIRITBHAI MANIBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2015-1-24] [REFERRED TO]
FLORIANA ESTATE APARTMENT OWNERS WELFARE ASSOCIATION VS. THE COMMISSIONER [LAWS(KAR)-2021-3-173] [REFERRED TO]
KAALKAA REAL ESTATES VS. MUNICIPAL CORPORATION OF GR. MUMBAI [LAWS(BOM)-2022-6-255] [REFERRED TO]
CHHABILDAS VS. THE STATE OF MAHARASHTRA & ORS. [LAWS(SC)-2018-2-7] [REFERRED TO]
SUNDARAM AUTO COMPONENTS LIMITED VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-6-230] [REFERRED TO]
SOPHIE SHANTA KUMAR VS. STATE OF KARNATAKA [LAWS(KAR)-2012-12-35] [REFERRED TO]
N. GOPAL VS. BANGALORE DEVELOPMENT AUTHORITY [LAWS(KAR)-2013-2-218] [REFERRED TO]
S R P OIL PVT LTD, VS. STATE OF JHARKHAND [LAWS(JHAR)-2020-9-44] [REFERRED TO]
RAJAN YADAV VS. STATE OF U.P. [LAWS(ALL)-2013-3-21] [REFERRED TO]
T.S. SALUDEEN VS. STATE OF KERALA [LAWS(KER)-2019-3-344] [REFERRED TO]
BALUBEN WD/O SOMABHAI CHHOTABHAI SHRIMALI VS. STATE OF GUJARAT [LAWS(GJH)-2017-3-551] [REFERRED TO]
NOWROJI ROAD AND P C HOSTEL ROAD NEIGHBOURHOOD RESIDENTS WELFARE ASSOCIATION VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-6-10] [REFERRED TO]
WADHWA RESIDENCY PRIVATE LIMITED VS. MUNICIPAL CORPORATION OF GREATER [LAWS(BOM)-2014-3-19] [REFERRED TO]
ACTION COMMITTEE UNAIDED RECOGNIZED PRIVATE SCHOOLS VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2020-1-66] [REFERRED TO]
A.M.KHARIM VS. STATE OF KERALA [LAWS(KER)-2020-8-323] [REFERRED TO]
CHENNAI METROPOLITAN DEVELOPMENT AUTHORITY CMDA VS. CASA GRANDE PVT LTD [LAWS(MAD)-2007-9-10] [REFERRED TO]
N SUNDARARAJAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2008-3-256] [REFERRED TO]
BABA DEVELOPERS PVT LTD VS. BANGALORE INTERNATIONAL AIRPORT [LAWS(KAR)-2010-12-42] [REFERRED TO]
KANNUR MUNICIPALITY VS. NAFEESA YOUSF [LAWS(KER)-2015-6-175] [REFERRED TO]
RAJ MOHAN SINGH @ RANJIT SINGH, SON OF SHRI HARI NARAIN SINGH, RESIDENT OF VILLAGE VS. THE STATE OF BIHAR [LAWS(PAT)-2016-4-185] [REFERRED TO]
CASA GRANDE PRIVATE LIMITED VS. CHENNAI METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(MAD)-2007-4-247] [REFERRED TO]
RAJESH LALWANI VS. STATE OF M P [LAWS(MPH)-2008-8-130] [REFERRED]


JUDGEMENT

- (1.)Leave granted.
(2.)These two appeals involving similar questions of law and fact were taken up for hearing together and are being disposed of by this common judgment.
(3.)We would, however, take note of the factual matrix of the matter from Civil Appeal arising out of Special Leave Petition (Civil) No.4719 of 2006. Appellants herein were owners of agricultural lands. They were permitted to use the said lands for non-agricultural purposes in 2004. The lands are within the residential area and are put to use for residential purposes. An application for approval of building plans was filed before the Bangalore Development Authority (for short, 'the Authority') on 29.11.2004. Some queries in regard thereto were raised by the Authority to which replies were also furnished.


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.