BANSI LAL Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-7-178
HIGH COURT OF UTTARAKHAND
Decided on July 22,2013

BANSI LAL Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By means of this petition the petitioner has sought a writ in the nature of certiorari for quashing the orders dated 3-7-1986, 18-12- 2000 and 7-2-2007, contained in Annexure Nos. 5, 7 and 12 respectively of this writ petition.
(2.) Briefly stated the facts of the case giving rise to this writ petition according to petitioner are that the petitioner is owner and Bhumidhar in possession of land of Khasra No. 718/1 measuring 0.94 acre situated in village Jakhan Pargana Central Doon District Dehradun. In the settlement proceeding the new number is given to the Khasra (plot) is 1013 measuring 1961.51 square meters. According to petitioner the land was purchased by his father Mata Badal S/o Bindra purchased the said land vide sale deed dated 7-5- 1952 from Kundan Singh and Narayan Singh both sons of Fateh Singh and on the basis of sale deed name of Mata Badal stood recorded in the revenue record and after the death of Mata Badal in 1972 the petitioner has inherited the land in dispute.
(3.) On coming into force of Urban Land Ceiling and Regulation Act, 1976 (hereinafter called 'Act)) the petitioner filed statement under sub-section (1) of section-6 of the Act in the office of respondent No.2 Competent Authority/ A.D.M.(E) Urban Land Ceiling Dehradun stating therein that the land was being used for agricultural purpose and on the basis of the statement the competent authority on 22-12-1977 passed the order to the effect that- 'in view of the report above and the fact that the land is agricultural and master plan is not approved. No action needs to be taken.';


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