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

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img


Ghanshyam Dass Kedia & Ors Vs. Shri N.P. Singh, Secretary, Government of India & Ors [1997] INSC 405 (7 April 1997)

K. RAMASWAMY, D.P. WADHWA

ACT:

HEADNOTE:

O R D E R We have heard learned counsel on both sides.

This Court by order dated December 12, 1995 in Union of India & Ors. vs. Ghanshyam Dass Kedia & Ors. [(1996) 2 SCC 285] had given direction to the DDA and the Union of India that 19 persons, the appellants therein, be given 330 sq.

yard each uniformly for construction of their houses, as per plans sanctioned by the authorities, with all other amenities. It would appear that there was some problem which was not brought to the notice of the Court at the time when the matter was disposed of. I.As. were filed, one by the Union of India and one by DDA. As per the application filed by the Union of India, they proposed four alternative for allotment of the plots to them. After going through the record, we have put them to the learned counsel for the parties. Shri Harish Salve, learned senior counsel appearing for some of them, has also discussed with the parties. After the discussion, it now emerges that alternative No.IV proposed by the Union of India is acceptable and is accordingly accepted by them. As per that, residential flats are required to be constructed for the said 19 petitioner in an extent of one acre of the land. The area required for the said flat to be constructed by them will be "A.B.C.D. - 1.00 acre" and P & SP to be with DDA, the area is of 2 acres.

Hence, there is no need to cut the existing trees growth. It is suggested that the petitioner themselves would make the construction under the direction and supervision of the DDA.

That also is agreed. The Government of India would change land use zone. The DDA is directed to give necessary sanction to the plans and supervise the construction; the petitioners would construct the flats according to the specifications and as per the sanction given by the DDA.

Union of India is directed to change the user of the land within two months from the date of the receipt of the order and DDA is directed to give necessary sanction and allot the land within four weeks thereafter.

The Contempt Petition and I.As. are disposed of in the above terms.

 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