SEWARAM & ORS. Vs. LAND ACQUISITION COLLECTOR & ANR.
LAWS(DLH)-2017-11-378
HIGH COURT OF DELHI
Decided on November 22,2017

Sewaram And Ors. Appellant
VERSUS
Land Acquisition Collector And Anr. Respondents




JUDGEMENT

G.S. Sistani, J. - (1.)Counsel for the petitioners submit that by the present application he prays that the date 06.02.2018 may be cancelled and the matter may be heard at an early date.
(2.)The prayer made in this application is not opposed. Accordingly, the application is allowed. The date fixed on 06.02.2018 stands cancelled.
(3.)The application is disposed of.
CM. APPL No. 39779 of 2016

;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.