GANPATI ROLLINGS (P) LTD Vs. LAND ACQUISITION COLLECTOR (NORTH-EAST)
LAWS(DLH)-2018-1-113
HIGH COURT OF DELHI
Decided on January 03,2018

Ganpati Rollings (P) Ltd Appellant
VERSUS
Land Acquisition Collector (North-East) Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)This writ petition was admitted on 25. 10. 2016.
(2.)The necessary facts to be noticed for disposal of this writ petition are that the petitioner is the owner of land comprised in Khasra no. 379/303-299/1 and 378/303-299/1 measuring 16 biswas, situated in the revenue estate of village Jhilmil Tahirpur, Shahdara, Delhi (hereinafter referred to as the "subject land").
(3.)As per writ petition, ownership of the land was in the name of Gopi Sons (P) Ltd. but w. e. f. 14. 0 1990, the name of Gopi Sons (P) Ltd. has been changed to Ganpati Rollings (P) Ltd. A fresh certificate of incorporation issued by Registrar of Companies and thereafter all the affairs of the company are being run in the name and style of Ganpati Rollings (P) Ltd. A copy of the certificate issued by the Registrar of Companies with respect to the change of name has been filed alongwith the writ petition. It is also the case of petitioner that post the change of name of the company, the name of petitioner i. e. Ganpati Rollings (P) Ltd. was recorded in the concerned department in respect of aforesaid land.
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