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Report No. 138

4.12. The question of alternative accommodation.-

It will be seen that in the above judgment, while the aspect of alternative accommodation has been dealt with, the order requiring allotment of alternative accommodation seems to have been based on certain assurances given by the State Government. The court did not regard it as mandatory in every case. This is fairly clear from the fact that the court made an elaborate note of the assurance recorded in the affidavit of Shri Arvind Gokak. The judgment thus remains inconclusive on this aspect. It is this aspect which we propose to take up in a subsequent Chapter1.

1. Chapter VI, infra



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