S N CHANDRASHEKAR Vs. STATE OF KARNATAKA
LAWS(SC)-2006-2-80
SUPREME COURT OF INDIA
Decided on February 02,2006

S.N.CHANDRASHEKAR Appellant
VERSUS
STATE OF KARNATAKA Respondents





Cited Judgements :-

KARNATAKA RAJYA MANDAVYA GRUHA VS. STATE OF KARNATAKA [LAWS(KAR)-2021-11-15] [REFERRED TO]
A. N. RAMESH VS. DISTRICT COLLECTOR [LAWS(APH)-2022-3-105] [REFERRED TO]
MOHAN LAL VS. HIMACHAL PRADESH STATE FOREST CORPORATION [LAWS(HPH)-2007-6-10] [REFERRED TO]
BHARATH SHETTY VS. REGISTRAR RAJIV GANDHI UNIVERSITY OF HEALTH SCIENCES [LAWS(KAR)-2007-3-67] [REFERRED TO]
ABDUL MAJEED KHAN S/O LATE HABIB KHAN VS. STATE OF BIHAR WITH [LAWS(PAT)-2010-5-215] [REFERRED TO]
DHULIPALLA MURALI VS. STATE OF A P AND ORS [LAWS(APH)-2017-4-102] [REFERRED TO]
STATE OF CHHATTISGARH, THROUGH COLLECTOR VS. PAWAN CHAUHAN, S/O LATE CHINTARAM CHAUHAN [LAWS(CHH)-2018-8-160] [REFERRED TO]
AJEET SINGH CHAUHAN AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-8-282] [REFERRED TO]
FARZANABEN ALIMAMAD KASMANI VS. DISTRICT COLLECTOR MORBI [LAWS(GJH)-2021-5-53] [REFERRED TO]
SOUMEN GHOSH VS. STATE OF WEST BENGAL [LAWS(CAL)-2012-9-32] [REFERRED TO]
SURABHI SEVA VS. STATE OF KARNATAKA [LAWS(KAR)-2008-8-33] [REFERRED TO]
T.BHUVANESWARI VS. DISTRICT COLLECTOR CUM DISTRICT MAGISTRATE [LAWS(MAD)-2013-11-245] [REFERRED TO]
VIJAY SHANKAR SHUKLA AND ORS. VS. MUNICIPAL CORPORATION, JABALPUR AND ORS. [LAWS(MPH)-2015-5-119] [REFERRED TO]
INSTITUTION OF TECHNOLOGY AND MANAGEMENT RUN BY SAMTA LOK SANSTHAN TRUST VS. GOVT OF M P [LAWS(MPH)-2010-5-5] [REFERRED TO]
SOMA BANIK VS. DIPTI RANI PODDER [LAWS(TRIP)-2014-4-40] [REFERRED]
SOUTHERN PETROCHEMICAL INDUSTRIES CO LTD VS. ELECTRICITY INSPECTOR AND E T I O [LAWS(SC)-2007-5-192] [REFERRED TO]
MATHURA PRASAD VS. UNION OF INDIA [LAWS(SC)-2006-11-55] [REFERRED TO]
P NACHIMUTHU VS. DISTRICT COLLECTOR TIRUPPUR DISTRICT [LAWS(MAD)-2011-11-314] [REFERRED TO]
ANIL AGGARWAL VS. H.P. HOUSING AND URBAN DEVELOPMENT AUTHORITY SHIMLA AND ANOTHER [LAWS(HPH)-2017-12-198] [REFERRED TO]
UTTAMRAO SHIVDAS JANKAR VS. RANJITSINH VIJAYSINH MOHITE PATIL [LAWS(SC)-2009-5-3] [REFERRED TO]
V NARASIMHAM VS. GREATER HYDERABAD MUNICIPAL CORPORATION [LAWS(APH)-2007-6-7] [REFERRED TO]
DR. K. VARA PRASAD VS. DR. DHULIPALLA MURALI [LAWS(APH)-2017-4-70] [REFERRED TO]
UNION OF INDIA VS. B. S. PURUSHOTHAM [LAWS(APH)-2023-12-41] [REFERRED TO]
DILIP KUMAR MONDAL VS. STATE [LAWS(CAL)-2009-7-90] [REFERRED TO]
MAINA BIBI VS. KAMRUNNESHA BIBI [LAWS(CAL)-2010-12-129] [REFERRED TO]
R N MALL VS. STATE OF U P [LAWS(ALL)-2015-4-56] [REFERRED TO]
RAJEEV SURI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(SC)-2021-1-9] [REFERRED TO]
S SETHURAMAN VS. R VENKATARAMAN [LAWS(SC)-2007-5-183] [REFERRED TO]
LAKSHMI MATRICULATION SCHOOL VS. STATE OF TAMIL NADU THE SECRETARY TO GOVERNMENT EDUCATION DEPARTMENT [LAWS(MAD)-2012-5-1] [REFERRED TO]
A RAMA MOORTHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-1-433] [REFERRED TO]
A V KANAKATHRI VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2010-1-49] [REFERRED TO]
P.V. KAPUR VS. UNION OF INDIA [LAWS(DLH)-2020-2-45] [REFERRED TO]
FRIENDS OF RAJOURI GARDEN ENVIRONMENT VS. SOUTH DELHI MUNICIPAL CORPORATION [LAWS(DLH)-2020-2-24] [REFERRED TO]
Y JYOTHIRMOY VS. MUNICIPAL CORPORATION OF HYDRABAD [LAWS(APH)-2007-1-42] [REFERRED TO]
ANURAG TIWARI VS. UNION OF INDIA [LAWS(ALL)-2010-5-32] [REFERRED TO]
OSCAN ENTERPRISES PRIVATE LIMITED VS. NEW OKHLA INDUSTRIAL DEVELOPMENT AUTHORITY NOIDA [LAWS(ALL)-2010-11-65] [REFERRED TO]
T. Venkatesh Reddy Aged About 48 Years S/o Late Thimmareddy R/o Deverchikkanahalli Village Begur Hobli, Bangalore South Taluk, Bangalore and T. Keshava Reddy Aged About 46 Years S/o Late Thimmareddy R/o Deverchikkanahalli Village, Begur Hobli, Bangalore S VS. [LAWS(KAR)-2011-10-81] [REFERRED TO]
VIJAY SHANKER SHUKLA AND ORS. VS. MUNICIPAL CORPORATION JABALPUR AND ORS. [LAWS(MPH)-2015-8-125] [REFERRED TO]
PALANISAMY VS. STATE OF TAMILNADU [LAWS(MAD)-2010-1-148] [REFERRED TO]
COMMISSIONER OF CENTRAL EXCISE BHAVNAGAR VS. SAURASHTRA CHEMICALS LTD [LAWS(SC)-2007-5-5] [REFERRED TO]
SHANTI SPORTS CLUB VS. UNION OF INDIA [LAWS(SC)-2009-8-46] [REFERRED TO]
KJS AHLUWALIA VS. STATE OF ODISHA [LAWS(ORI)-2020-12-35] [REFERRED TO]
COMMISSIONER OF CENTRAL EXCISE DELHI-II VS. GANPATI ROLLINGS PVT. LTD. & ANR. [LAWS(DLH)-2016-5-229] [REFERRED TO]
PARTHA BANDYOPADHYAY AND ORS. VS. RESERVE BANK OF INDIA AND ORS. [LAWS(CAL)-2016-4-8] [REFERRED TO]
FIROZ KHAN, VS. UNION OF INDIA [LAWS(JHAR)-2020-10-18] [REFERRED TO]
KANIGALLA VENKATA SUBBA RAO VS. VICE CHAIRMAN VGTM URBAN DEVLOPMENT AUTHORITY [LAWS(APH)-2006-8-95] [REFERRED TO]
FARHAD GEW IRANI VS. GOVERNMENT OF A P [LAWS(APH)-2007-1-34] [REFERRED TO]
I G ELECTRICALS VS. BHARAT SANCHAR NIGAM LIMITED AND ORS [LAWS(GJH)-2013-1-475] [REFERRED TO]
BHOOPENDRA SINGH VS. UTTAR PRADESH SARKAR [LAWS(ALL)-2007-7-200] [REFERRED TO]
NIPA DHAR VS. NATIONAL AVIATION COMPANY OF INDIA LTD [LAWS(CAL)-2010-12-74] [REFERRED]
AL KARIM EDUCATIONAL TRUST VS. MEDICAL COUNCIL OF INDIA [LAWS(DLH)-2011-7-420] [REFERRED TO]
V NARASIMHAM VS. GREATER HYDERABAD MUNICIPAL CORPORATION [LAWS(APH)-2007-6-54] [REFERRED TO]
ILLE RATNA PRASAD VS. STATE OF A.P. [LAWS(APH)-2023-5-55] [REFERRED TO]
MUNICIPAL COUNCIL SUJANPUR VS. SURINDER KUMAR [LAWS(SC)-2006-5-68] [REFERRED TO]
COMMNR OF CENTRAL EXCISE BHAVNAGAR VS. SAURASHTRA CHEMICALS LTD [LAWS(SC)-2007-5-48] [REFERRED TO]
AJAY VS. SUJITH [LAWS(KER)-2017-2-63] [REFERRED TO]
TANYA MARKETING PRIVATE LIMITED VS. STATE OF U.P. [LAWS(ALL)-2024-3-42] [REFERRED TO]
PRINCE MULTIPLAST PVT. LTD. VS. UNION OF INDIA [LAWS(GJH)-2011-4-251] [REFERRED TO]
I G ELECTRICALS THRO' PROPRIETOR VS. BHARAT SANCHAR NIGAM LIMITED THRO'CHAIRMAN & MANAGING [LAWS(GJH)-2013-1-125] [REFERRED TO]
OUDH SUGAR MILL VS. STATE OF U P [LAWS(ALL)-2014-11-59] [REFERRED TO]
MOHD HANEEF VS. SUNIL TULI [LAWS(ALL)-2009-2-66] [REFERRED TO]
T VENKATESH REDDY BANGALORE VS. STATE OF KARNATAKA BY ITS SECRETARY TO DEPARTMENT OF HOUSING AND URBAN DEPARTMENT BANGALORE [LAWS(KAR)-2011-10-1] [REFERRED TO]
N B SWAMI VS. PRIMARY CO OPERATIVE AGRICULTURE AND RURAL DEVELOPMENT BANK LTD [LAWS(KAR)-2009-7-25] [REFERRED TO]
H.L. MITTAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-10-129] [REFERRED TO]
BOMBAY DYEING AND MFG CO LTD VS. BOMBAY ENVIRONMENT ACTION GROUP [LAWS(SC)-2006-3-10] [REFERRED TO]
GULAB KOTHARI, EDITOR, RAJASTHAN PATRIKA, JAIPUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-1-103] [REFERRED TO]
R K MITTAL VS. STATE OF UTTAR PRADESH [LAWS(SC)-2011-12-27] [REFERRED TO]
RIO ENERGY PRIVATE LIMITED VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2016-1-209] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)The State of Karnataka enacted the Karnataka Town and Country Planning Act, 1961 (for short, the Act). The Bangalore Development Authority (for short, the BDA) had been constituted under the said Act. A Comprehensive Development Plan was prepared by the BDA. In Jayanagar which is a residential area in the town of Bangalore, allotment of houses had been made to individuals for residential purpose only in terms of the said development plan. Whereas the Appellants were allotted houses bearing Nos. 282D and 281D, one K.V. Ramachandra was allotted Plot No. 585. A deed of sale was executed in his favour on 10-12-1994, inter alia, on the condition that the same would be exclusively used for residential purpose only. The Respondent No. 6 purchased the said premises from the said K.V. Ramachandra by a registered deed of sale dated 24-8-1998. He intended to convert the land use from residential to commercial wherefor an application was made before the BDA. The said application was treated to be one under Section 14-A of the Act.
(3.)The Jayanagar 5th Block Residents Welfare Association filed its objections thereto on 27-03-1999. It, however, later on issued a no objection certificate, stating:
".........The Association has no objection for conversion of the site for commercial purpose for the use of a vegetarian restaurant. The premises is a corner site and you must arrange separate parking without obstructing the movement of vehicles."



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