BIRBAL Vs. GHAZIABAD DEVELOPMENT AUTHORITY
LAWS(SC)-2006-1-74
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on January 25,2006

BIRBAL Appellant
VERSUS
GHAZIABAD DEVELOPMENT AUTHORITY Respondents


Cited Judgements :-

PEARL ENTERPRISES VS. UNION OF INDIA [LAWS(HPH)-2011-12-109] [REFERRED TO]


JUDGEMENT

- (1.)Delay condoned.
(2.)Leave granted.
(3.)In this batch of appeals the several orders passed by the High Court of Judicature at Allahabad in first appeals preferred by Ghaziabad Development Authority (hereinafter for short "GDA") have been challenged.


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