GAYASUDDIN Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-8-55
HIGH COURT OF UTTARAKHAND
Decided on August 20,2013

GAYASUDDIN Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

B.S. Verma, J. - (1.) By means of this writ petition, the petitioner has sought a writ in the nature of certiorari quashing the judgment and order dated 31.10.2007 passed in Mutation Case No. 43 of 2007, whereby the mutation application of the petitioner/applicant, has been rejected and it was further ordered that the property in question shall vest in the State.
(2.) Aggrieved by said order dated 31.10.2007, passed by the Collector, successors in interest of Late Sri Iqram Sabri, preferred appeal No. 7 of 2007-08, before Additional Commissioner, Garhwal Mandal Pauri. During the pendency of the appeal, the petitioner filed an impleadment application under Order 1 Rule 10 of C.P.C., which was allowed. Additional Commissioner, has affirmed the order passed by the Collector, vide order dated 16.01.2009, and did not find favour to the petitioner. Further aggrieved by said order dated 16.01.2009, revision, was preferred before Additional Chief Revenue Commissioner, Dehradun, which was also dismissed.
(3.) Despite of several opportunities given to the respondent/State, no counter affidavit has been filed.;


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