MOHAMMAD SAYEED Vs. CHIRANJI LAL GUPTA
LAWS(DLH)-1983-2-32
HIGH COURT OF DELHI
Decided on February 25,1983

MOHAMMAD SAYID Appellant
VERSUS
CHIRANJI LAL GUPTA Respondents


Referred Judgements :-

NATRAJ STUDIOS (P) LTD.V.NAVRANG STUDIOS AND ANOTHER [REFERRED TO]
HAJI MOHAMMAD DIN VS. NARAIN DASS [REFERRED TO]


JUDGEMENT

Prakash Narain, C.J. - (1.)-By our judgment dated May 28, 1982 we had disposed of three connected appeals, L.P.A. 190 of 1970, L.P.A. 191 of 1970 and L.P.A. 192 of 1970. All the three appeals were dismissed. We had further directed that the Competent Authority under the Slum Areas (Improvement & Clearance) Act 1956, hereinafter referred to as the Act, will decide the matter afresh in accordance with law keeping in view the principles set out by us.
(2.)This review application has been moved in L.P.A. No. 192 of 1970. The contention is that though the appeal has been dismissed, it should have been dismissed as no longer competent and our observation to the effect that the Competent Authority under the Act will decide the matter afresh should not have been given. It is submitted that it had been urged on behalf of the respondents that inasmuch as the appellant Mohd. Sayeed, the original tenant, was dead, his legal representatives could not maintain the appeal and claim that protection of the Act be given to them. This point, it is said, wa argued but has not been dealt with by us by inadvernce.
(3.)Notice of this application was given to the legal representatives of Mohd. Sayeed, the appellant in the appeal. The application is opposed.
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