RAHEES AHMED S/O MUBARIK Vs. STATE OF UTTARAKHAND AND FOUR OTHERS
LAWS(UTN)-2012-9-116
HIGH COURT OF UTTARAKHAND
Decided on September 28,2012

Rahees Ahmed S/O Mubarik Appellant
VERSUS
State Of Uttarakhand And Four Others Respondents

JUDGEMENT

B.S. Verma, J. - (1.) (Interim Relief Application No. 10289 of 2012).
(2.) HEARD learned counsel for the petitioner. By means of this writ petition the petitioner has sought a writ in the nature of certiorari quashing the impugned order dated 9 -6 -2009 passed under Section 47A of the Indian Stamps Act (for short the Act) by the Assistant Commissioner Stamps, Udham Singh Nagar (Annexure No. 7) in Stamp Case No. 30 of 2007 -2008 and the order dated 22 -5 -2012 (Annexure No. 9 to the petition) passed by the Commissioner, Kumaun Division, Nainital, under Section 56 of the Act, in Revision No. 24 of 2008 -2009/10 (2010 -2011) Rahees Ahmad Vs. State of Uttarakhand. According to the petitioner, the stamp duty on the document in question was paid as per market value and the circle rate fixed by the Collector.
(3.) THE contention of the learned counsel for the petitioner is that the learned Assistant Commissioner Stamps has wrongly calculated the stamp duty by presumption that in future the nearby land is being developed for industrial estate.;


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