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Report No. 138

4.4. Contention of the parties.-

The contention of the Bombay Municipal Corporation (one of the respondents) was that whatever be the compulsion, the petitioners had no fundamental right to squat on or to construct a dwelling on, a pavement, public road or any other place to which the public hadia right of access. Certain other points were also canvassed, but they are not material for the present purposes.



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