AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2017

Subscribe

RSS Feed img














Land and Building Department through Secretary, Government of NCT of Delhi and ANR. Vs. M/s. Green Finance Pvt. Ltd. & Ors.

[Civil Appeal No. 11237 of 2016 @ Special Leave Petition (C) No. 28286 of 2016]

KURIAN, J.

1. Leave granted.

2. It is brought to the notice of this Court that the appeal, viz. Civil Appeal No. 9423 of 2016, filed by the Delhi Development Authority in respect of the very same acquisition has been dismissed vide order dated 20.09.2016.

3. Therefore, this appeal is dismissed, however, subject to the liberty reserved to the Delhi Development Authority for acquisition afresh as per the Judgment referred above. Pending applications, if any, stand disposed of.

No costs.

.......................J. [KURIAN JOSEPH]

.......................J. [ROHINTON FALI NARIMAN]

New Delhi;

November 22, 2016.


Latest Supreme Court Judgments Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys