SETHI AUTO SERVICE STATION Vs. DELHI DEVELOPMENT AUTHORITY
LAWS(SC)-2008-10-53
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on October 17,2008

SETHI AUTO SERVICE STATION Appellant
VERSUS
DELHI DEVELOPMENT AUTHORITY Respondents


Cited Judgements :-

BJ-TECHNO-HAS (JV) VS. NATIONAL HYDROELECTRIC POWER CORPORATION LIMITED [LAWS(P&H)-2019-5-102] [REFERRED TO]
VIKRAMADITYA BHARTIA VS. DDA [LAWS(DLH)-2011-9-604] [REFERRED TO]
STATE OF ARUNACHAL PRADESH AND 5 ORS VS. TAI NIKIO [LAWS(GAU)-2019-3-53] [REFERRED TO]
KHALID ZAHOOR KHAN VS. UT OF J&K [LAWS(J&K)-2022-12-5] [REFERRED TO]
SRI ASIM KUMAR BHATTACHARYYA VS. SHRI KAUSHIK CHATTERJEE & ORS. [LAWS(CAL)-2018-1-395] [REFERRED TO]
VEDUZO SASU VS. STATE OF NAGALAND [LAWS(GAU)-2022-4-53] [REFERRED TO]
MUKTI NATH RAI VS. EXECUTIVE DIRECTOR, FOOD CORPORATION OF INDIA [LAWS(GAU)-2022-9-13] [REFERRED TO]
ADHUNIK POWER AND NATURAL RESOURCES LTD VS. COAL INDIA LIMITED, THROUGH ITS CHAIRMAN-CUM-MANAG [LAWS(JHAR)-2018-5-51] [REFERRED TO]
SATYAJIT MOHANTY VS. STATE OF ORISSA [LAWS(ORI)-2013-10-2] [REFERRED TO]
JASBIR SINGH CHHABRA VS. STATE OF PUNJAB [LAWS(SC)-2010-3-58] [REFERRED TO]
VIVEK BATRA VS. U.O.I [LAWS(SC)-2016-10-26] [REFERRED TO]
RAVINDER KUMAR VS. DELHI TRANSPORT CORPORATION [LAWS(CA)-2015-2-4] [REFERRED TO]
S.SUBBIAH VS. REVENUE DEPARTMENT, REVENUE DEPARTMENT [LAWS(MAD)-2022-4-179] [REFERRED TO]
RAM ASRA KHURAL VS. UNION OF INDIA [LAWS(GAU)-2021-7-32] [REFERRED TO]
ANNIE NAGARAJA AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-9-31] [REFERRED TO]
SIVKAN EDUCATIONAL SOCIETY VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2020-1-17] [REFERRED TO]
VIKAS VERMA VS. RAJASTHAN UNIVERSITY OF VETERINARY AND ANIMAL SCIENCES, BIKANER [LAWS(RAJ)-2013-8-27] [REFERRED TO]
THE INDIAN HOTELS COMPANY LTD. VS. NEW DELHI MUNICIPAL COUNCIL [LAWS(DLH)-2016-10-23] [REFERRED TO]
T SORNAPANDIAN VS. PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2019-3-7] [REFERRED TO]
UNION OF INDIA VS. T.MANI [LAWS(MAD)-2020-10-130] [REFERRED TO]
BABU RAM VS. U.O.I & ORS. [LAWS(DLH)-2017-6-21] [REFERRED TO]
STATE OF GUJARAT VS. PRAVINKUMAR R PATEL [LAWS(GJH)-2016-7-266] [REFERRED TO]
BHARAT MOHANLAL TRIVEDI VS. UNION OF INDIA [LAWS(GJH)-2009-11-230] [REFERRED TO]
JAYASWAL NECO INDUSTRIES LTD VS. STTE OF CHHATTISH GARH [LAWS(CHH)-2012-7-77] [REFERRED TO]
BHOPAL SCHOOL OF DEVELOPMENT STUDIES (A REGISTERED SOCIETY) (BSDS) VS. TATE OF MADHYA PRADESH [LAWS(MPH)-2020-1-316] [REFERRED TO]
M.RAJENDRAN VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2016-4-151] [REFERRED TO]
M.RAJENDRAN VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2016-4-151] [REFERRED TO]
RANJEET SINGH VS. STATE OF H P & ORS [LAWS(HPH)-2016-9-79] [REFERRED]
B. VENKATESWARLU VS. GOVERNMENT OF A.P. [LAWS(APH)-2014-3-3] [REFERRED TO]
VIJAY ANAND VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-9-270] [REFERRED TO]
ALL INDIA PET COKE CALCINERS ASSOCIATION VS. UNION OF INDIA THROUGH SECRETARY [LAWS(PAT)-2012-9-17] [REFERRED TO]
SHANTI SPORTS CLUB VS. UNION OF INDIA [LAWS(SC)-2009-8-46] [REFERRED TO]
APM TERMINALS B V VS. UNION OF INDIA [LAWS(SC)-2011-5-38] [REFERRED TO]
MOHD. JAMAL VS. UNION OF INDIA [LAWS(SC)-2013-7-81] [REFERRED TO]
REGISTRAR, UNIVERSITY OF DELHI VS. UNION OF INDIA [LAWS(DLH)-2015-4-161] [REFERRED TO]
KANHAYA LAL MADAN VS. N D M C [LAWS(DLH)-2011-8-52] [REFERRED TO]
DEEP CHAND VS. DDA [LAWS(DLH)-2011-8-86] [REFERRED TO]
DEEP CHAND VS. DDA [LAWS(DLH)-2012-7-386] [REFERRED TO]
ACKRUTI PLATES PRIVATE LIMITED VS. STATE OF TRIPURA [LAWS(GAU)-2011-7-56] [REFERRED TO]
UTTAM CON INFRASTRUCTURE PRIVATE LIMITED VS. STATE OF CHHATTISGARH [LAWS(CHH)-2019-12-39] [REFERRED TO]
TRAVELS STAR HOTELS (INDIA) LIMITED VS. UNION OF INDIA [LAWS(P&H)-2009-7-55] [REFERRED TO]
MAHENDRA SINGH VS. SPECIAL ESTABLISHMENT OF POLICE [LAWS(MPH)-2018-7-148] [REFERRED TO]
BILLAL MIAH VS. PUBLIC PROSECUTOR [LAWS(TRIP)-2019-1-1] [REFERRED TO]
VEDUZO SASU VS. STATE OF NAGALAND [LAWS(GAU)-2022-8-61] [REFERRED TO]
SMEC INTERNATIONAL PVT. LTD. VS. ASSAM ELECTRICITY GRID CORPORATION LTD [LAWS(GAU)-2022-8-70] [REFERRED TO]
MITALEE CHOUDHURY VS. STATE OF ASSAM [LAWS(GAU)-2019-4-130] [REFERRED TO]
CENTRAL GURUDWARA PRABANDHANK COMMITTEE AND ANR. VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2010-9-164] [REFERRED TO]
EASTMAN EXPORTS GLOBAL CLOTHING PRIVATE LIMITED VS. ECGC LIMITED [LAWS(NCD)-2021-9-30] [REFERRED TO]
MUNICIPAL COMMITTEE, BARWALA, DISTRICT HISAR, HARYANA VS. JAI NARAYAN AND COMPANY [LAWS(SC)-2022-3-86] [REFERRED TO]
BHAGWAN MAHAVIR EDUCATION SOCIETY REGD VS. DDA [LAWS(DLH)-2011-3-215] [REFERRED TO]
NARESHBHAI BHAGUBHAI VS. UNION OF INDIA [LAWS(SC)-2019-8-47] [REFERRED TO]
RAMDAS S/O. MAROTRAO KATHLE VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2016-10-36] [REFERRED TO]
ISNI ELECTRIC POWER COMPANY PVT. LTD. VS. UNION OF INDIA [LAWS(DLH)-2019-12-25] [REFERRED TO]
GUJARAT URJA VIKAS NIGAM LIMITED VS. GUJARAT ELECTRICITY REGULATORY [LAWS(ET)-2012-1-1] [REFERRED TO]
CHIKKARAMAIAH VS. DIVISIONAL CONTROLLER [LAWS(KAR)-2011-12-17] [REFERRED TO]
MOHANAN K. P. VS. STATE OF KERALA [LAWS(KER)-2021-3-77] [REFERRED TO]
BHARAT PETROLEUM CORP. LTD. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-11-311] [REFERRED TO]
BARUN KUMAR SUKUL VS. STEEL AUTHORITY OF INDIA [LAWS(CAL)-2009-3-62] [REFERRED TO]
M S EDUCATIONAL SOCIETY REGD VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2012-10-57] [REFERRED TO]
SAMIR KOHLI VS. UNION OF INDIA [LAWS(DLH)-2012-4-83] [REFERRED TO]
SARSWATI DEVI, WIFE OF LATE KISHORE KUMAR GOPE VS. THE ASSISTANT GENERAL MANAGER, STATE BANK OF INDIA, ADMINISTRATIVE OFFICE [LAWS(JHAR)-2017-8-255] [REFERRED TO]
UNION OF INDIA VS. MILLENIUM SYNERGY PVT LTD [LAWS(GAU)-2016-11-114] [REFERRED TO]
STATE OF UTTAR PRADESH VS. UNITED BANK OF INDIA [LAWS(SC)-2015-11-33] [REFERRED TO]
KRISHAN GOPAL VS. FINANCIAL COMMISSIONER (DEVELOPMENT), DEPARTMENT OF AGRICULTURE [LAWS(P&H)-2014-2-81] [REFERRED TO]
KIRTI YADAV VS. INDIAN OIL CORPORATION LTD & OTHERS [LAWS(P&H)-2014-9-641] [REFERRED]
MUKHERJEE NAGAR RESIDENT WELFARE CLUB VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2009-10-108] [REFERRED TO]
KARM KUMAR VS. UNION OF INDIA [LAWS(DLH)-2010-8-133] [REFERRED TO]
MILIND AGARWAL AND ORS. VS. THE INSTITUTE OF CHARTERED ACCOUNTANTS OF INDIA [LAWS(DLH)-2018-2-54] [REFERRED TO]
THE NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. M/S. JIVANLAL JOITARAM PATEL [LAWS(DLH)-2017-1-143] [REFERRED TO]
GANGOTRI IRON AND STEEL CO. LTD VS. STATE OF BIHAR [LAWS(PAT)-2020-8-47] [REFERRED TO]
P VAIYANA PERUMAL VS. DISTRICT COLLECTOR, THOOTHUKUDI DISTRICT AND OTHERS [LAWS(MAD)-2016-2-328] [REFERRED]
SACHIN VS. UNION OF INDIA [LAWS(DLH)-2022-11-144] [REFERRED TO]
MR. P K S SHRIVASTAVA VS. UNION OF INDIA AND ANR. [LAWS(DLH)-2016-12-2] [REFERRED TO]
ADARSH CO-OP. HOUSING SOCIETY LTD. VS. UNION OF INDIA [LAWS(BOM)-2016-4-121] [REFERRED TO]
CHANANA BROTHERS VS. COMMISSIONER OF INDUSTRIES, GOVT. OF NCT OF DELHI [LAWS(DLH)-2009-7-488] [REFERRED TO]
SANTOSH KUMAR JHA VS. UNION OF INDIA [LAWS(DLH)-2011-10-129] [REFERRED TO]
KANHAYA LAL MADAN VS. NEW DELHI MUNICIPAL COUNCIL [LAWS(DLH)-2011-4-96] [REFERRED TO]
TAPAN SEN VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2015-6-136] [REFERRED]
AUTOMOTIVE COACHES AND COMPONENTS LIMITED VS. THE BRANCH INCHARGE BANK OF MAHARASHTRA, AND OTHERS [LAWS(MAD)-2018-4-1028] [REFERRED TO]
K. M. SALIM VS. STATE OF KERALA [LAWS(KER)-2020-3-626] [REFERRED TO]
THE INDIAN HOTELS COMPANY LTD VS. NEW DELHI MUNICIPAL COUNCIL [LAWS(DLH)-2016-9-7] [REFERRED TO]
TIKKA BRIJENDER SINGH BEDI VS. UNION OF INDIA [LAWS(DLH)-2017-3-319] [REFERRED TO]
MAJOR GULSHAN KUMAR (RETD.) VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2017-4-83] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. MALIK SULTANA [LAWS(APH)-2012-7-106] [REFERRED TO]
RESIDENTS WELFARE ASSOCIATION VS. UNION OF INDIA & ORS [LAWS(DLH)-2015-9-593] [REFERRED]
HARYANA URBAN DEVELOPMENT AUTHORITY AND OTHERS VS. M/S CORAL REALTORS PVT. LTD. [LAWS(P&H)-2014-12-265] [REFERRED TO]
STATE OF UTTAR PRADESH VS. BEEHIVE COLLEGE OF ENGINEERING AND TECHNOLOGY [LAWS(UTN)-2015-5-51] [REFERRED TO]
VIKRAMADITYA BHARTIA VS. DDA [LAWS(DLH)-2011-9-534] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. MANAV SHIKSHA SAMITI [LAWS(DLH)-2012-3-50] [REFERRED TO]
RISHABH EDUCATIONAL SOCIETY VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2013-12-242] [REFERRED TO]
BRIJ MOHINI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2013-7-48] [REFERRED TO]
NAW RAJ BHATTARAI VS. STATE OF SIKKIM [LAWS(SIK)-2021-4-4] [REFERRED TO]
S HAREESH S/O LATE N SHANTHARAM VS. STATE OF KARNATAKA REPRESENTED BY ITS SECRETARY [LAWS(KAR)-2018-4-101] [REFERRED TO]
BIHAR STATE ELECTRICITY BOARD VS. AJAY KUMAR PRASAD [LAWS(PAT)-2013-7-86] [REFERRED TO]
AQUAFIL POLYMERS COMPANY PRIVATE LIMITED VS. VADODARA MUNICIPAL CORPORATION [LAWS(GJH)-2009-9-167] [REFERRED TO]
SHANTHA SRINIVASAN VS. THE SECRETARY TO GOVERNMENT HOUSING AND URBAN DEVELOPMENT DEPARTMENT AND ORS. [LAWS(MAD)-2015-4-181] [REFERRED TO]
ALL HIMACHAL MICRO HYDEL (100 KW) NGOS AND SOCIETIES ASSOCIATION THROUGH ITS PRESIDENT SH VARINDER THAKUR VS. STATE OF H P THROUGH PRINCIPAL SECRETARY, NON-CONVENTIONAL ENERGY SOURCES-CUM-SECRETARY POWER, GOVERNMENT OF H P AND OTHERS [LAWS(HPH)-2016-11-235] [REFERRED TO]
A. MUTHYALA AND ORS. VS. STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2018-2-56] [REFERRED TO]
TAMIL NADU DR M G R MEDICAL UNIVERSITY REP BY ITS REGISTRAR CHENNAI VS. P ANAND [LAWS(MAD)-2011-11-62] [REFERRED TO]
UNION OF INDIA AND ANR. VS. LT. COL. P.K. CHOUDHARY AND ORS. [LAWS(SC)-2016-2-36] [REFERRED TO]
MIR SONS CONSTRUCTION VS. STATE OF J&K AND ORS. [LAWS(J&K)-2015-4-45] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SANTOSH SHARMA [LAWS(DLH)-2014-12-163] [REFERRED TO]
MS CREATIONS ARCHITECTS, ENGINEERS, PLANNERS, INTERIOR DESIGNERS VS. UNION TERRITORY OF J&K [LAWS(J&K)-2021-11-64] [REFERRED TO]
SADANALA RAMAKRISHNA & ORS VS. NATIONAL INVESTIGATION AGENCY [LAWS(CAL)-2016-8-67] [REFERRED TO]
TAPAN KUMAR BHATTACHARYA VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2018-10-36] [REFERRED TO]
BDG METAL & POWER LIMITED VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-12-117] [REFERRED TO]
NATIONAL CONSUMERS COOPERATIVE STORES LTD. VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-5-125] [REFERRED TO]
COMMISSIONER MYSORE CITY CORPORATION VS. STATE OF KARNATAKA [LAWS(KAR)-2011-12-6] [REFERRED TO]
STATE OF WEST BENGAL VS. GITASHREE DUTTA [LAWS(SC)-2022-4-159] [REFERRED TO]
RAJENDER KUMAR KHATRI VS. DDA [LAWS(DLH)-2011-10-35] [REFERRED TO]
ISNI ELECTRIC POWER COMPANY PVT LTD VS. UNION OF INDIA [LAWS(DLH)-2011-11-63] [REFERRED TO]
STERLING BUILDCOM PVT LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-9-199] [REFERRED TO]
ABHIJIT KISHOR PATIL AND ORS. VS. THE UNION OF INDIA AND ORS. [LAWS(BOM)-2015-10-105] [REFERRED TO]
GATEWAY RAIL FREIGHT LTD. VS. NORTHERN RAILWAY, NEW DELHI [LAWS(DLH)-2017-8-97] [REFERRED TO]
NDMC THROUGH VS. EDUCATION OFFICER [LAWS(DLH)-2018-4-263] [REFERRED TO]
VIKAS LUTHRA VS. M.C.D. AND ORS [LAWS(DLH)-2016-5-354] [REFERRED TO]
ARUNKUMAR S PATEL THRO POA RAMESHCHANDRA C.PATEL VS. GUJARAT INDUSTRIAL DEVELOPMENTCORPORATION [LAWS(GJH)-2012-10-138] [REFERRED TO]
D D MEDICAL COLLEGE AND D D HOSPITAL VS. SECRETARY TO GOVERNMENT OF INDIA [LAWS(MAD)-2011-9-31] [REFERRED TO]
THE DEPUTY COLLECTOR REVENUE (SOUTH), PONDICHERRY AND ORS. VS. NAVASAKTHI TOWNSHIP DEVELOPERS PVT. LTD. [LAWS(MAD)-2015-10-123] [REFERRED TO]
GOVIND PRASAD SHUKLA VS. STATE OF U.P. [LAWS(ALL)-2014-1-32] [REFERRED TO]
ATLANTA LIMITED VS. EXECUTIVE ENGINEER, ROAD DEVELOPMENT DIVISION NO I [LAWS(BOM)-2018-5-82] [REFERRED TO]
ROPAN SAHOO VS. ANANDA KUMAR SHARMA [LAWS(SC)-2013-1-54] [REFERRED TO]
GAJANAND SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2013-1-5] [REFERRED TO]
STATE OF TAMIL NADU VS. S REVWATHY [LAWS(MAD)-2017-12-341] [REFERRED TO]
RAM CHANDER EDUCATIONAL SOCIETY VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2011-2-73] [REFERRED TO]
CHANDRABHAN SUKHADEO SANGLE VS. URBAN DEVELOPMENT DEPARTMENT [LAWS(BOM)-2014-3-48] [REFERRED TO]
NDMC THROUGH: EDUCATION OFFICER VS. ARYA DHARAM SEVA SANGH [LAWS(DLH)-2018-4-1] [REFERRED TO]
UNION OF INDIA & ORS VS. ASHOK KUMAR AGGARWAL & ANR [LAWS(DLH)-2018-5-491] [REFERRED TO]
KANGUJAM RAVI KUMAR SINGH VS. UNION OF INDIA [LAWS(CAL)-2013-12-68] [REFERRED TO]
SUDHIR KUMAR PAL AND ORS VS. STATE OF WEST BENGAL AND ORS [LAWS(CAL)-2016-3-214] [REFERRED]
SANJAY KAKKAR VS. COMMISSIONER OF CUSTOMS [LAWS(MAD)-2017-8-225] [REFERRED TO]
UNION OF INDIA VS. ARULMOZHI INIARASU [LAWS(SC)-2011-7-56] [REFERRED TO]
STATE OF UTTARANCHAL VS. SUNIL KUMAR VAISH [LAWS(SC)-2011-8-88] [REFERRED TO]
UNION OF INDIA VS. ASHOK KUMAR AGGARWAL [LAWS(SC)-2013-11-51] [REFERRED TO]
PHILBIYUS BARLA VS. STATE OF JHARKHAND [LAWS(JHAR)-2015-12-15] [REFERRED TO]
SECURITIES AND EXCHANGE BOARD OF INDIA VS. PREBON YAMANE (I) LTD. [LAWS(SC)-2015-11-2] [REFERRED TO]
P. SUSEELA AND ORS. VS. UNIVERSITY GRANTS COMMISSION AND ORS. [LAWS(SC)-2015-3-36] [REFERRED TO]
RAJADHANI RYTHU PARIRAKSHANA SAMITHI, VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-3-24] [REFERRED TO]
DEPUTY COLLECTOR REVENUE (SOUTH), PONDICHERRY AND ORS VS. NAVASAKTHI TOWNSHIP DEVELOPERS PVT LTD [LAWS(MAD)-2015-10-327] [REFERRED]
SATYAM FILLING STATION VS. THE APPELLATE AUTHORITY AND ANR. [LAWS(ALL)-2010-2-311] [REFERRED TO]
SARADA DEVI VS. CUTTACK DEVELOPMENT AUTHORITY [LAWS(ORI)-2013-9-20] [REFERRED TO]
ALEO MANALI HYDRO POWER PVT.LTD VS. STATE OF H.P. [LAWS(HPH)-2011-9-78] [REFERRED TO]
RUKHMANI SURYAWANSHI VS. BAL VIKAS PARIYOJNA ADHIKARI [LAWS(CHH)-2009-10-37] [REFERRED TO]
MOHMMAD ANSAR ANSARI VS. CHAIRMAN M P STATE WAF BOARD BHOPAL; STATE OF MADHYA PRADESH [LAWS(MPH)-2018-7-69] [REFERRED TO]
MOHMMAD ANSAR ANSARI VS. CHAIRMAN M P STATE WAF BOARD BHOPAL; STATE OF MADHYA PRADESH [LAWS(MPH)-2018-7-69] [REFERRED TO]
INDIAN OIL CORPORATION LIMITED AND ANOTHER VS. VIMLA [LAWS(RAJ)-2018-8-225] [REFERRED TO]
GSEC LIMITED VS. AAI CARGO LOGISTICS AND ALLIED SERVICES COMPANY [LAWS(GJH)-2019-6-106] [REFERRED TO]
ANIL KUMAR PUROHIT VS. HARI SINGH GAUR VISHWA VIDHYALAYA SAGAR [LAWS(MPH)-2010-9-27] [REFERRED TO]
PREM PRAKASH AMBEDKAR VS. DIRECTOR, RMRC (ICMR), JABALPUR [LAWS(MPH)-2012-7-252] [REFERRED TO]
V.SARAVANAN VS. PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2012-10-124] [REFERRED TO]
PRAKASH PRASAD SAXENAORS VS. STATE OF M P & ORS SAXENA [LAWS(MPH)-2019-1-138] [REFERRED TO]
SEEMA AGENCY VS. UNION OF INDIA [LAWS(CHH)-2019-12-43] [REFERRED TO]
KEWAL SINGH SHANDIL AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(HPH)-2016-7-305] [REFERRED TO]
KERALA BUS TRANSPORT ASSOCIATION VS. TRANSPORT COMMISSIONER [LAWS(KER)-2013-1-265] [REFERRED TO]
ROPAN SAHOO VS. ANANDA KUMAR [LAWS(SC)-2013-2-76] [REFERRED TO]
TRISHUL WOOD PRODUCTS PVT. LIMITED VS. CHANDIGARH ADMINISTRATION AND ORS. [LAWS(P&H)-2014-10-101] [REFERRED TO]
KATHURIA PUBLIC SCHOOL AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-4-207] [REFERRED TO]
DHARAMPAL SATYAPAL LIMITED VS. UNION OF INDIA [LAWS(GAU)-2010-12-18] [REFERRED TO]
BALJIT SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2018-1-70] [REFERRED TO]
DEEP RAJ GUPTA VS. INDIRA GANDHI NATIONAL CENTRE FOR ARTS [LAWS(DLH)-2012-10-231] [REFERRED TO]
N K VARMA VS. UNION OF INDIA [LAWS(DLH)-2012-2-375] [REFERRED TO]
DIRECTORATE OF HEALTH SERVICES AND ANR. VS. MS. EDUCATIONAL SOCIETY AND ORS. [LAWS(DLH)-2013-10-493] [REFERRED TO]
SHARMA MONTESSORI SCH.& ORIENTAL COLLEGE VS. SOCY VS. UOI [LAWS(DLH)-2013-4-124] [REFERRED TO]
RAJINDER SAINI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2013-5-292] [REFERRED TO]
C.M.SUBRAMANIAN S/O MANIKKAN VS. DISTRICT REGISTRAR GENERAL, CHEMBUKKAVU [LAWS(KER)-2020-6-228] [REFERRED TO]
MAHADEO VS. SOVAN DEVI [LAWS(SC)-2022-8-109] [REFERRED TO]
D.A.V. COLLEGE TRUST AND MANAGEMENT SOCIETY VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2022-12-53] [REFERRED TO]
PIMPRI CHINCHWAD NEW TOWNSHIP DEVELOPMENT AUTHORITY VS. VISHNUDEV COOPERATIVE HOUSING SOCIETY & ORS [LAWS(SC)-2018-8-5] [REFERRED TO]
UNION OF INDIA VS. R S KHAN [LAWS(DLH)-2010-10-143] [REFERRED TO]
KATHURIA PUBLIC SCHOOL VS. UNION OF INDIA [LAWS(DLH)-2011-11-58] [REFERRED TO]
NAND KISHORE GARG VS. GOVT. OF NCT OF DELHI AND ORS. [LAWS(DLH)-2011-5-392] [REFERRED TO]
B.P. SHARMA & CO. VS. BHARAT PETROLEUM CORPN. LTD [LAWS(ALL)-2009-7-181] [REFERRED TO]
SHOBHA RAM AHIRWAR VS. NTPC LIMITED & ORS. [LAWS(DLH)-2017-3-324] [REFERRED TO]
SEEMA AGENCY VS. UNION OF INDIA [LAWS(CHH)-2018-1-2] [REFERRED TO]
KARTIK MOHANBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2011-3-222] [REFERRED TO]
P.K. SHEFI VS. THE UNION OF INDIA AND ORS. [LAWS(KAR)-2016-4-89] [REFERRED TO]
P ANAND VS. TAMIL NADU DR MGR MEDICAL UNIVERSITY [LAWS(MAD)-2011-6-13] [REFERRED TO]
ANNAPOORANA MEDICAL COLLEGE AND HOSPITAL VS. THE SECRETARY (MEDICAL EDUCATION), UNION OF INDIA AND ORS. [LAWS(MAD)-2015-9-65] [REFERRED TO]
R.R. COLLEGE OF VETERINARY AND ANIMAL SCIENCE VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-1-262] [REFERRED TO]
G N SINGH VS. STATE OF M P AND OTHERS [LAWS(MPH)-2017-6-126] [REFERRED TO]
UNION OF INDIA VS. VARTAK LABOUR UNION [LAWS(SC)-2011-3-30] [REFERRED TO]
WASEEM FARHAT KHALIL FARHAT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2023-1-83] [REFERRED TO]
ALL INDIA IDBI SC,ST,NAV BUDDHIST & OBC VS. IDBI BANK LTD. [LAWS(BOM)-2017-3-116] [REFERRED TO]
MUNEER ENTERPRISES VS. RAMGAD MINERALS AND MINING LTD [LAWS(SC)-2015-3-21] [REFERRED TO]
SARITA GOEL VS. STATE OF U P [LAWS(ALL)-2011-8-67] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SUNIL MADNANI [LAWS(DLH)-2012-12-315] [REFERRED TO]
DHANPATI RAM VS. UNION OF INDIA AND ORS [LAWS(DLH)-2013-2-479] [REFERRED]
VINEESH M. V. VS. STATE OF KERALA [LAWS(KER)-2021-2-73] [REFERRED TO]
PRAKASH CHAND PRADHAN SON OF LATE MANIK CHAND PRADHAN VS. UNION FO INDIA [LAWS(SIK)-2017-7-7] [REFERRED TO]
SANT RAM AND ORS. VS. HIGH COURT OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2016-5-10] [REFERRED TO]
M/S. CCC-HIM, CONTINENTAL HOUSE VS. SJVNL (A JOINT VENTURE OF GOVERNMENT OF INDIA & GOVERNMENT OF HIMACHAL PRADESH) [LAWS(HPH)-2020-9-94] [REFERRED TO]
T. THANGZALAM HAOKIP VS. SPEAKER, MANIPUR LEGISLATIVE ASSEMBLY [LAWS(MANIP)-2021-7-3] [REFERRED TO]
STATE OF WEST BENGAL & ORS VS. BISWAJIT CHA BISWAJIT CHAKRABORTY [LAWS(CAL)-2018-9-49] [REFERRED TO]
GUPTA FILLING STATION VS. UNION OF INDIA [LAWS(J&K)-2018-3-152] [REFERRED TO]
GULF OIL CORPORATION LTD VS. STATE OF TELANGANA [LAWS(SC)-2022-9-57] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. BHATIA SERVICE STATION [LAWS(DLH)-2018-7-314] [REFERRED TO]
VIJAYA LAXMI VS. ARCHAEOLOGICAL SURVEY OF INDIA & ORS [LAWS(DLH)-2011-10-281] [REFERRED]
DHANPATI RAM VS. UOI [LAWS(DLH)-2011-4-179] [REFERRED TO]
SION PANVEL TOLLWAYS PVT. LTD. AND ORS. VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-9-74] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. SMT. DARSHANA RANI [LAWS(DLH)-2016-9-92] [REFERRED TO]
SANJAY BHARGAVA AND ANR VS. NORTH DELHI MUNICIPAL CORPORATION OF DELHI & ORS [LAWS(DLH)-2017-2-287] [REFERRED TO]
SHOBHA RAM AHIRWAR VS. NTPC LIMITED AND OTHERS [LAWS(DLH)-2017-5-306] [REFERRED TO]


JUDGEMENT

D. K. Jain, J. - (1.)Leave granted.
(2.)This appeal is directed against a common judgment and order rendered by the High Court of Delhi at New Delhi on 6th February, 2006 in Letters Patent Appeals No. 2715 and 2722 of 2005. By the impugned order, the appeals preferred by the two appellants herein, under Clause X of the Letters Patent have been dismissed.
(3.)The appellant firms-M/s. Sethi Auto Service Station and M/s. Anand Service Station own two petrol outlets adjacent to each other, located at NH-8, Mahipalpur, New Delhi since 1994. The land for the purpose was allotted by the Airport Authority of India (for short 'AAI') whereas the petrol pumps were allotted by the Indian Oil Corporation (for short 'IOC') and Hindustan Petroleum Corporation Limited (for short 'HPCL') to Sethi and Anand respectively. According to the appellants, in the year 1999, a proposal was formulated for construction of an eight-lane express highway between Delhi and Gurgaon, including construction of a flyover/grid separator at Mahipalpur crossing, where the two petrol pumps in question are located. Claiming unviability in the operation of the two petrol pumps on account of construction of the flyover and relying on the policy framed by the Delhi Development Authority (for short 'the DDA') on 14th October, 1999, the two oil companies approached the DDA, respondent No.1 in this appeal, for "re-sitement" of both the petrol pumps. It was claimed that, in the first instance, IOC and HPCL had corresponded with the original allotment agency, viz. AAI, for re-sitement but some time in the year 2000, AAI informed the Oil Companies that it did not have any alternative site for allotment due to non-availability of land. The appellants also relied on the letter issued by the National Highway Authority of India (for short 'NHAI') confirming that the proposed dual highway would be developed along with the existing alignment of NH-8 and that no access would be provided to any retail outlet or private property along the highway. Supporting the claim of the appellants, the State Level Coordinator (Oil Industry) also wrote a letter to the DDA on 10th May, 2002, inter alia, pointing out that the construction work on the grid separator had commenced; after its completion, all vehicles would cross over the separator and would not have any access to the two petrol pumps in question for refuelling thereby rendering them economically unviable.
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