DARIAPUR PATEL CO OP HOUSING SOCIETY DIVISION II AHMEDABAD Vs. STATE OF GUJARAT
LAWS(GJH)-1988-8-7
HIGH COURT OF GUJARAT
Decided on August 18,1988

Dariapur Patel Co Op Housing Society Division Ii Ahmedabad Appellant
VERSUS
STATE OF GUJARAT Respondents





Cited Judgements :-

MANGAL PARK CO OP HOUSING SOCIETY VS. STATE OF GUJARAT [LAWS(GJH)-1997-2-9] [REFERRED TO]
MANGAL PARK CO OP HOUSING SOCIETY VS. STATE OF GUJARAT [LAWS(GJH)-1997-2-9] [REFERRED TO]


JUDGEMENT

P.R.GOKULAKRISHNAN - (1.)This Special Civil Application is for issue of a writ of mandamus or any other appropriate writ order or direction quashing and setting aside Order No. JAM/2087/258/Dha dated 28-4-1988 passed by respondent No. 1 vide Annexure `B thereto in respect of land bearing Final Plot No. 32 of Town Planning Scheme No. 3 of Ahmedabad.
(2.)Rule. Mr. M. I. Hava learned Counsel waives service of rule on behalf of the 1 st respondent. Mr. G. N. Desai learned Counsel with Mr. Rakesh Gupta learned Counsel waives service of rule on behalf of respondent No. 3. Respondents Nos. 4 5 6 and 7 are children of respondent No. 3. The matter was taken up for final hearing.
(3.)The short facts of this case for the purpose of disposal of this Special Civil Application are that the petitioner is a Co-operative Housing Society. As an acquiring body it proposed to the Government to acquire the suit land which is Final Plot No. 32 of the Town Planning Scheme No. 3 admeasuring 3787 Sq. yards in Ahmedabad on 25-5-1964 the Government published Sec. 4 Notification. On 11 Sec. 6 Notification was published. In 1965 itself the petitioner-Society deposited a sum of Rs. 39 195 as part of the compensation to be paid for the land sought to be acquired.
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