SEEMA ARSHAD ZAHEER Vs. MUNICIPAL CORPORATION OF GREATER MUMBAI
LAWS(SC)-2006-5-103
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on May 05,2006

SEEMA ARSHAD ZAHEER Appellant
VERSUS
MUNICIPAL CORPORATION OF GREATER MUMBAI Respondents


Referred Judgements :-

WANDER LTD. V. ANTOX INDIA P. LTD. [REFERRED TO]
M I BUILDERS PVT LIMITED VS. RADHEY SHYAM SAHU [REFERRED TO]
LAXMIKANT V PATEL VS. CHETANBHAT SHAH [REFERRED TO]



Cited Judgements :-

PERNOD RICARD INDIA PRIVATE LIMITED VS. KARANVEER SINGH CHHABRA TRADING AS J.K. ENTERPRISES [LAWS(MPH)-2023-11-2] [REFERRED TO]
THIRU K. PALANISWAMY VS. M. SHANMUGAM [LAWS(SC)-2023-2-54] [REFERRED TO]
MURALIDHARAN PILLAI S/O. KRISHNA AND USHA W/O. MURALIDHARAN PILLAI VS. RADHAMANI AMMA W/O. RAMAKRISHNA PILLAI AND ORS. [LAWS(KER)-2007-1-712] [REFERRED TO]
RAJENDRA PRASAD AGRAWAL VS. SAMARPAN VARISHTHA JAN PARISAR [LAWS(ALL)-2021-10-53] [REFERRED TO]
PRITHI PAUL SINGH SETHI VS. TWIST SPIN INDUSTRIES [LAWS(BOM)-2009-11-176] [REFERRED TO]
SAVY HOMES P LTD VS. NIKHIL INDUS INFRASTRUCTURE LTD [LAWS(ALL)-2011-11-107] [REFERRED TO]
SHYAMAL NANDI AND ORS. VS. DEBENDRA NATH MAITY AND ORS. [LAWS(CAL)-2015-2-114] [REFERRED TO]
JHARNA RATH VS. RABINDRANATH BAR [LAWS(CAL)-2023-8-70] [REFERRED TO]
PRAVINKUMAR S/O JINABHAI PATEL VS. KALPITA BUILDERS PVT LTD [LAWS(BOM)-2010-4-208] [REFERRED TO]
MANOHAR AND ORS. VS. GOMA AND ORS. [LAWS(BOM)-2015-2-102] [REFERRED TO]
ABDUL IRFAN AMOODI VS. A P HOUSING BOARD [LAWS(APH)-2006-8-60] [REFERRED TO]
COMMISSIONER AVADI MUNICIPALITY AVADI VS. A SUBRAMANI UDAYAR [LAWS(MAD)-2010-4-379] [REFERRED TO]
Sampangi S/o late Nanjundappa VS. Smt. N. Premalatha W/o Sri K. Ashok [LAWS(KAR)-2012-8-569] [REFERRED TO]
Munirathnamma, D/o. late Muniyappa, W/o. Muniyappa, Resident of Muthsandra village, Sulibele Hobli, Hosakote Taluk and others VS. Sri Anneppa, S/o. late Sri Muniyappa, No. 305, 1st Main Road, 8th Cross. Vivekananda Road, R.M. Nagar, Bangalore - [LAWS(KAR)-2011-8-131] [REFERRED TO]
INVICON PROPERTIES PRIVATE LIMITED VS. MENGA BALAMANI [LAWS(TLNG)-2019-4-31] [REFERRED TO]
S.MAHALINGAM VS. VASAN PUBLICATIONS PVT. LTD [LAWS(MAD)-2013-1-2] [REFERRED TO]
QRG ENTERPRISES VS. SURENDRA ELECTRICALS [LAWS(DLH)-2007-9-167] [REFERRED TO]
MOHAN OVERSEAS P LTD VS. GOYAL TIN ALIAS GENERAL INDUSTRIES [LAWS(DLH)-2009-11-156] [REFERRED TO]
ESSEL SPORTS PVT LTD VS. BOARD OF CONTROL FOR CRICKET [LAWS(DLH)-2011-3-160] [REFERRED TO]
DHANEKULA VARA PRASAD VS. BOBBA ANITHA [LAWS(APH)-2022-11-47] [REFERRED TO]
RAJARAM CHAVAN REAL ESTATE PVT. LTD VS. MOHAMMED ANWAR KUTUBUDDIN SIDDIQUI [LAWS(BOM)-2023-9-23] [REFERRED TO]
KULJEET SINGH VS. JHONSON BENCHAMIN [LAWS(DLH)-2022-3-79] [REFERRED TO]
SH. DHARAM PAL VS. SH. SANT RAM AND ORS. [LAWS(HPH)-2010-1-110] [REFERRED TO]
M/S. SRI KANISHK COLLECTION VS. M/S. SKC READYMADES [LAWS(MAD)-2017-8-114] [REFERRED TO]
PRAKASH VS. ARUN SANJAYAN [LAWS(KER)-2014-8-874] [REFERRED TO]
VIJAYALAKSHMI VS. MUDASSIR ASLAM KHAN AND ORS. [LAWS(KAR)-2016-2-28] [REFERRED TO]
S V RAMANA VS. DISTRICT COLLECTOR [LAWS(APH)-2006-6-167] [REFERRED]
GENERAL MANAGER CENTRAL RAILWAY MUMBAI VS. MEHMOODA SHIKSHAN AND MAHILA GRAMIN BAHUUDESHIYA SANSTHA NAGPUR [LAWS(BOM)-2010-3-147] [REFERRED TO]
ARJUN RAGHUNATH WANKHEDE VS. NAGPUR IMPROVEMENT TRUST [LAWS(BOM)-2024-1-28] [REFERRED TO]
NAVARTIS VACCINES AND DIAGNOSTICS INC VS. AVENTI PHARMA LIMITED [LAWS(BOM)-2009-12-82] [REFERRED TO]
ATLAS CYCLES HARYANA LTD VS. ATLAS PRODUCTS PVT LTD [LAWS(DLH)-2007-8-9] [REFERRED TO]
RAHIMBHAI AHEMADBHAI LEHARI VS. GUJARAT STATE ROAD TRANSPORT CORPORATION [LAWS(GJH)-2023-4-2435] [REFERRED TO]
JEFFREY MATHURANAYAGAM VS. ASHA [LAWS(MAD)-2011-4-632] [REFERRED TO]
GEMINI COMMUNICATIONS LTD VS. CHIEF GENERAL MANAGER [LAWS(MAD)-2012-12-112] [REFERRED TO]
SUMAN CHOUKSEY VS. DINESH KUMAR [LAWS(MPH)-2019-10-10] [REFERRED TO]
VIKRAMJEET BHAMBRI VS. SANJEEV JINDAL [LAWS(DLH)-2014-2-131] [REFERRED TO]
ACME PHARMACEUTICALS VS. TORRENT PHARMACEUTICALS LTD [LAWS(GJH)-2010-1-111] [REFERRED TO]
VASUBHAI NARANBHAI PATEL VS. AHMEDABAD URBAN DEVELOPMENT AUTHORITY [LAWS(GJH)-2008-7-411] [REFERRED TO]
BABAR SHER KHAN VS. MUNICIPAL CORPN OF BRIHAMUMBAI [LAWS(BOM)-2007-8-207] [REFERRED TO]
MANNALAL ALIAS BHAGWANDAS AGARWAL VS. UPENDRAKUMAR ALIAS SAWARMAL SAHARIA [LAWS(BOM)-2009-11-122] [REFERRED TO]
BLACK DIAMOND MOTORS PVT. LTD VS. BLACK DIAMOND TRACK PARTS PVT. LTD [LAWS(CHH)-2019-10-88] [REFERRED TO]
SUNITA DEVI AND ORS. VS. RAKESH KUMAR JAIN [LAWS(MPH)-2015-7-19] [REFERRED TO]
M.L.SURI @ SONS VS. UNION OF INDIA [LAWS(MPH)-2015-7-63] [REFERRED TO]
SEEMA DUBEY VS. JEAN HOOKINS AND ORS. [LAWS(MPH)-2015-8-38] [REFERRED TO]
BANK OF BARODA VS. DR. BAVAGUTHU RAGHURAM SHETTY [LAWS(KAR)-2021-4-4] [REFERRED TO]
M/S BRAHMAPUTRA REALTORS PVT. LTD VS. M/S G.G.TRANSPORT (P) LTD [LAWS(GAU)-2013-7-10] [REFERRED TO]
HARI RAM VS. JAGDEEP SINGH [LAWS(P&H)-2024-1-10] [REFERRED TO]
MADHU BHUSHAN VS. MOHAMMAD MUKEEM ROSHAN [LAWS(UTN)-2023-6-68] [REFERRED TO]
BHAJNA NAND VS. BHARAT RAM [LAWS(HPH)-2022-8-74] [REFERRED TO]
D. S. RAO VS. G. AUDEMMA [LAWS(APH)-2019-8-53] [REFERRED TO]
NESTLE INDIA LIMITED VS. MOOD HOSPITALITY PRIVATE LIMITED [LAWS(DLH)-2010-2-206] [REFERRED TO]
CTR MANUFACTURING INDUSTRIES LIMITED VS. SERGI TRANSFORMER EXPLOSION PREVENTION [LAWS(BOM)-2012-10-190] [REFERRED TO]
BRILLIANT PUBLIC SCHOOL SOCIETY SEEPAT ROAD VS. BRILLIANT PUBLIC SCHOOL SITAMARHI [LAWS(CHH)-2020-3-74] [REFERRED TO]
MILAN COMMERCIAL PVT LTD VS. ASIAN HEALTHCARE DERVICES LIMITED [LAWS(BOM)-2009-11-98] [REFERRED TO]
SANTOSH KUMAR VS. PUSHPA KUMAR [LAWS(CHH)-2008-12-9] [REFERRED TO]
INDIABULLS FINANCE SERVICES LIMITED VS. JUBILEE PLOTS AND HOUSING PRIVATE LIMITED [LAWS(MAD)-2009-7-273] [REFERRED TO]
ORCHID CHEMICALS & PHARMACEUTICALS LTD. VS. WOCKHADT LIMITED [LAWS(MAD)-2013-4-178] [REFERRED TO]
H M RAMESH GOWDA S/O H G MUNIYAPPA @ MUNEGOWDA VS. R HEMAVATHI [LAWS(KAR)-2018-10-61] [REFERRED TO]
NATCO PHARMA LTD. VS. BRISTOL MYERS SQUIBB HOLDINGS IRELAND UNLIMITED COMPANY [LAWS(DLH)-2019-7-174] [REFERRED TO]
SNEHA SRIVASTAVA VS. AMITA SINHA [LAWS(DLH)-2022-10-28] [REFERRED TO]
HARNEET SINGH SAHNI VS. DALJIT SINGH & ORS [LAWS(DLH)-2019-5-195] [REFERRED TO]
NIKE INDIA PVT LTD VS. VIRAT KOHLI [LAWS(KAR)-2013-9-478] [REFERRED]
KEDAR DARSHAN CO-OPERATIVE HOUSING SOCIETY LTD VS. MESSRS NOOMAN DEVELOPERS [LAWS(BOM)-2023-6-729] [REFERRED TO]
SABH INFRASCTRUCTURES LTD VS. JAY SHREE BAGLEY [LAWS(DLH)-2009-12-83] [REFERRED TO]
UNITY REALTY AND DEVLOPERS LTD VS. AMIT KUMAR MITRA [LAWS(CAL)-2009-12-75] [REFERRED TO]
HIMANSHU B SHETH VS. HITEN CHANDRAVADAN PATEL POWER OF ATTORNEY HOLDER AND MANAGER [LAWS(GJH)-2009-8-4] [REFERRED TO]
SHANTILAL CHHOGALALJI DOSHI VS. MUNICIPAL CORPORATION OF GREATER MUMBAI [LAWS(BOM)-2021-2-229] [REFERRED TO]
DR. BABASAHEB DEORAO JADHAV VS. MAHADEO DEORAO JADHAV [LAWS(BOM)-2021-12-108] [REFERRED TO]
RASIKBHAI NARANBHAI PATEL VS. MOLADIYA BHURABHAI GHANABHAI [LAWS(GJH)-2023-7-974] [REFERRED TO]
P VIJAYAMOHAN VS. BALAKRISHNAN SURENDRAN [LAWS(KER)-2011-6-58] [REFERRED TO]
C UNNIKRISHNAN VS. AUSTIN BENNAN [LAWS(KER)-2011-7-328] [REFERRED]
JAGADEESACHANDRAN NAIR VS. MANOMOHANAN PANDARATHIL [LAWS(KER)-2013-9-40] [REFERRED TO]
BHERU LAL VS. ADDL DISTT JUDGE [LAWS(RAJ)-2013-5-183] [REFERRED TO]
L.PRAKASAM REDDY VS. PARAS MEDICAL PUBLISHERS [LAWS(TLNG)-2023-11-79] [REFERRED TO]
RAMA SHANU NAIK DESSAI VS. THE DIRECTOR, GOA STATE URBAN DEVELOPMENT AGENCY AND ORS. [LAWS(BOM)-2019-12-211] [REFERRED TO]
MS. AMEENA MARZIA VS. SULTAN-UL-ULOOM EDUCATION SOCIETY [LAWS(APH)-2017-6-43] [REFERRED TO]
HARLEEN JAIRATH VS. PRABHA SURANA & ANR [LAWS(CAL)-2019-9-85] [REFERRED TO]
RAJINDER KUMAR VS. MANAV CHOUHAN [LAWS(J&K)-2022-4-57] [REFERRED TO]
SIVAPRIYA CONSTRUCTIONS VS. P T METILDA PREMA DEVARAJ [LAWS(MAD)-2014-11-269] [REFERRED TO]
SURESH KUMAR VS. POOJA [LAWS(HPH)-2020-9-23] [REFERRED TO]
RAMESH KUMAR VS. SHEETAL [LAWS(HPH)-2021-1-22] [REFERRED TO]
CHANDRAN VS. SENTHURPANDIAN [LAWS(MAD)-2016-6-1] [REFERRED TO]
GOVERNING COUNCIL OF AMERICAN COLLEGE VS. M DAVAMANI CHRISTOBER [LAWS(MAD)-2010-2-45] [REFERRED [PARA 27]]
BABU RAM VS. BHAGAT RAM [LAWS(HPH)-2023-11-38] [REFERRED TO]
TBN. PHRANGSNGI MYNSONG VS. TBN. G. THWINGLAND LYNGDOH [LAWS(MEGH)-2021-9-4] [REFERRED TO]
UNITED SPIRITS LIMITED VS. HENKEL INDIA LIMITED [LAWS(MAD)-2012-11-198] [REFERRED TO]
VIRUGAMBAKKAM VS. P.T. METILDA PREMA DEVARAJ [LAWS(MAD)-2014-11-249] [REFERRED TO]
MAHANTH BHIKHARI DAS VS. BIHAR STATE BOARD [LAWS(PAT)-2007-4-145] [REFERRED TO]
RATTAN SINGH VS. SOM DUTT [LAWS(HPH)-2023-2-48] [REFERRED TO]
B SHYAMKUMAR VS. FRANCIS GEORGE [LAWS(MAD)-2009-8-474] [REFERRED TO]
NARASAMMA VS. AKKAMMA [LAWS(KAR)-2019-7-351] [REFERRED TO]
NIRUPA BERRY VS. GOEL ESTATE & PROMOTERS PVT LTD [LAWS(DLH)-2013-7-35] [REFERRED TO]
STATE OF WEST BENGAL VS. RAIGANJFLOUR MILL PVT LTD [LAWS(CAL)-2011-5-21] [REFERRED TO]
BAKER HUGHES SINGAPORE VS. SHIV-VANI OIL AND GAS EXPLORAT ION SERVICES LT D [LAWS(BOM)-2014-11-8] [REFERRED TO]
UNICHEM LABORATORIES LTD. VS. IPCA LABORATORIES LTD. AND ANR. [LAWS(BOM)-2011-1-196] [REFERRED TO]
SUNDER SHAEKHAR VS. SHAMSHAD ABDUL WAHID SUPARIWALA [LAWS(BOM)-2013-11-63] [REFERRED TO]
RAMESH KHATANMAL LULLA VS. MOHAMMAD YUSUF ABDUL GAFFAR [LAWS(BOM)-2018-3-68] [REFERRED TO]


JUDGEMENT

R.V. Raveendran, J. - (1.)These matters relate to certain alleged unauthorized structures put up in plot No. X, XI, XIIA later renumbered as Plot Nos. 7 to 10 of Palton Road Estate, Saboo Siddique Road, Mumbai - 40 bearing Cedestral Survey No. 14/1504 of Fort Division, Mumbai, belonging to the Central Works Public Department, Government of India. The said land, it is alleged, was leased to one Mohamedbhai Abdullabhai Moonim under lease-deed dated 6.7.1939. The said property was thereafter known as Moonim compound.
(2.)According to the petitioners, the said tenant - Mohamedbhai Abdullabhai Moonim, who was carrying on business therein under the name of M/s Abdullabhai Faizullabhai, assigned his business to M/s Abdullabhai Faizullabhai Private Ltd, a company promoted by him, in or about the year 1947; and the said company let out several portions thereof to different sub-tenants. It is alleged that Abdullabhai Faizullabhai Private Ltd assigned all its right, title, interest and claim in the said property to M/s Global Marketing, a partnership firm, under deed of assignment dated 21.9.2000, for a consideration of Rs. 18 Lakhs, on as is, where is basis subject to the condition that it shall be the sole responsibility of the assignee to obtain tenancy occupancy possessory rights of the assignor in respect of the said property and to continue to use and enjoy the said property on such terms and conditions that the CPWD may stipulate in that behalf.
(3.)It is alleged by the petitioners that Global Marketing obtained possession of various portions of Moonim Compound from the respective sub-tenants, made improvements/partitions in the existing old structures and then let out the same to different sub-tenants (who are the petitioners herein) in the year 2001-02. It is further alleged that the Municipal Corporation of Greater Mumbai (Brihan Mumbai Municipal Corporation, for short the Corporation) issued seven show cause notices dated 13.5.2003 followed by final orders dated 2.9.2003 under Section 351 of the Mumbai Municipal Corporation Act, 1888 (Act for short) to remove/pull down seven unauthorized and illegal structures in the said premises (Moonim Compound). The occupants of these seven structures filed seven suits (O.S. Nos.4344 to 4350/2003) in the City Civil Court, Mumbai and obtained a temporary injunction (by common order dated 25.11.2003) restraining the Corporation from taking action in pursuance of such notices. The seven appeals (A.O. Nos.1024 to 1030/2003) filed by the Corporation against the said order of temporary injunction were allowed by the Bombay High Court by common order dated 21/22.2.2005 and the temporary injunction was vacated. These petitions seeking special leave are filed against the said common order of the High Court. We will briefly refer to each case separately.
SLP(c) No. 9479/2005 (from L.C. Suit No. 4345/2003/ A.O. No. 1025/2003)



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