w w w . L a w y e r S e r v i c e s . i n



Laxmi Industrial Estate V/S State of Maharashtra Greater Mumbai, Through Ministry of Revenue & Others


Company & Directors' Information:- V. K. INDUSTRIAL CORPORATION LIMITED [Active] CIN = U27100MH2004PLC149538

Company & Directors' Information:- R K INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U29300PB1996PLC017836

Company & Directors' Information:- V T INDUSTRIAL CORPORATION LIMITED [Active] CIN = U74990TN2010PLC078041

Company & Directors' Information:- A L W ESTATE PRIVATE LTD [Active] CIN = U70101WB1993PTC057397

Company & Directors' Information:- A R K ESTATE PRIVATE LIMITED [Active] CIN = U45400DL2008PTC173098

Company & Directors' Information:- S L H ESTATE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140123

Company & Directors' Information:- B P INDUSTRIAL CORPN. PVT LTD [Active] CIN = U15312UP1973PTC087037

Company & Directors' Information:- S K G ESTATE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140647

Company & Directors' Information:- A V N ESTATE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC134084

Company & Directors' Information:- A V A INDUSTRIAL CORPN PRIVATE LIMITED [Strike Off] CIN = U29191TZ1956PTC000261

Company & Directors' Information:- R S A ESTATE PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC059983

Company & Directors' Information:- M S ESTATE PRIVATE LIMITED [Strike Off] CIN = U45202MH1998PTC117103

Company & Directors' Information:- M G K ESTATE PRIVATE LIMITED [Active] CIN = U74899DL1988PTC033870

Company & Directors' Information:- THE INDUSTRIAL CORPORATION PRIVATE LIMITED [Active] CIN = U15420MH1921PTC000947

Company & Directors' Information:- T C G ESTATE PRIVATE LIMITED [Active] CIN = U70100MH2004PTC148218

Company & Directors' Information:- V M ESTATE PRIVATE LIMITED [Active] CIN = U70101DL1996PTC079469

Company & Directors' Information:- B M P ESTATE PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200DL2006PTC156493

Company & Directors' Information:- O P G ESTATE PRIVATE LIMITED [Active] CIN = U70101DL2008PTC180602

Company & Directors' Information:- K N F ESTATE PRIVATE LIMITED [Active] CIN = U45202PN2006PTC129684

Company & Directors' Information:- D D INDUSTRIAL PRIVATE LIMITED [Active] CIN = U34102DL2006PTC156978

Company & Directors' Information:- G K S ESTATE PRIVATE LIMITED [Active] CIN = U70102TN2007PTC063818

Company & Directors' Information:- LAXMI INDIA PRIVATE LIMITED [Active] CIN = U65910UP1997PTC021679

Company & Directors' Information:- J R ESTATE PRIVATE LIMITED [Strike Off] CIN = U45201DL1994PTC058595

Company & Directors' Information:- G P ESTATE PRIVATE LIMITED [Strike Off] CIN = U45201GJ1987PTC009746

Company & Directors' Information:- P. C. ESTATE PRIVATE LIMITED [Strike Off] CIN = U45203MH2003PTC141842

Company & Directors' Information:- THE MAHARASHTRA ESTATE CORPN PVT LTD [Strike Off] CIN = U29248MH1942PTC004444

Company & Directors' Information:- A K INDUSTRIAL CORPORATION (INDIA) PRIVATE LIMITED [Active] CIN = U29130PN2014PTC151053

Company & Directors' Information:- A N B R ESTATE PRIVATE LIMITED [Strike Off] CIN = U70200TN2013PTC090416

Company & Directors' Information:- G. S. P ESTATE PRIVATE LIMITED [Active] CIN = U70102MH2007PTC220021

Company & Directors' Information:- S B ESTATE PRIVATE LIMITED [Active] CIN = U45200MH2003PTC142450

Company & Directors' Information:- N. K. N. ESTATE PRIVATE LIMITED [Active] CIN = U45400WB2011PTC171474

Company & Directors' Information:- K L G ESTATE PRIVATE LIMITED [Strike Off] CIN = U70101DL2005PTC141271

Company & Directors' Information:- G L P ESTATE PRIVATE LIMITED [Active] CIN = U70101DL2006PTC148523

Company & Directors' Information:- C L C ESTATE PRIVATE LIMITED [Strike Off] CIN = U70109HR2009PTC039162

Company & Directors' Information:- THE INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U00804KA1948PLC000529

Company & Directors' Information:- LAXMI INDUSTRIAL CORPORATION (PRIVATE) LTD. [Dissolved] CIN = U99999MH1949PLC007233

    Writ Petition No. 1986 of 2018

    Decided On, 22 January 2020

    At, High Court of Judicature at Bombay

    By, THE HONORABLE CHIEF JUSTICE: PRADEEP NANDRAJOG AND THE HONORABLE JUSTICE: BHARATI DANGRE

    For the Petitioners: Amogh Singh a/w Abhishek S. Mishra, Vatsal C. i/by Bhavin R. Bhatia, Advocates And For the Respondents: R1 & R2, Milind More, Additional Govt. Pleader, R3, Mayur Khandeparkar a/w Dhwani Bokaria i/by M/s. Purnanand & Co., R4, Vijay D. Patil, Advocates



Judgment Text


1. The Writ Petitioner had filed a Revision under Section 247 of the Maharashtra Land Revenue Code, 1966 before the State of Maharashtra which was registered as No. Land 2614/M.No. 33/L-3. The same has been dismissed by the Hon'ble Minister for Revenue vide order dated 24th November 2017 (Date wrongly typed as 29th November 2017 in the Writ Petition and the prayer clause thereof). As a result of the Revision being dismissed the order dated 19th March 2011 passed by the Collector Mumbai Suburban in the Appeal filed by the petitioner stands confirmed.

2. For record, it may be noted that the Collector's order dated 19th March 2011 grants non-agricultural permission under Section 44 of the Maharashtra Land Revenue Code in favour of the Crystal Pride Developers; respondent No.3 in the Writ Petition in respect of land bearing Survey No. 41/1/A, CTS No. 1/A/286 village Oshiwara Taluka Andheri, Mumbai.

3. The 3rd respondent had purchased the said property vide Deed of Conveyance dated 30th May 2010. The petitioner claims title to the said land.

4. The case of the petitioner is that no permission could be granted to respondent No.3 to construct on the subject land because as per the Development Plan it was reserved as a recreational ground. It is the further case of the petitioner that conditions of non-agricultural permission granted have been breached inasmuch as the 3rd respondent altered the Scheme of Development from a Development under Regulation 33(5) of the Development Control Regulations, 1991 to that under Regulation 33(14)(d).

5. The stand of the respondent No.3 was that the petitioner has filed a substantive Civil Suit bearing No. 711/2011 which is pending on the Original Side of this Court claiming ownership of the land with a prayer that the Conveyance Deed in favour of the respondent No.3 be cancelled.

6. During arguments of the Writ Petition on 13th January 2020 the central issue which emerged was to the situs of the recreational ground shown in the Development Plan i.e. whether the site fell in CTS No. 627 owned by the petitioner or it fell on the land comprised in CTS No. 1/A/286 belonging to respondent No.3 under Deed of Conveyance dated 30th May 2010, and thus we lodge a caveat that the present decision treats respondent No.3 as the owner of the land and we also record that title of the petitioner in said land currently awaits adjudication under Suit No.711/2011 filed by the petitioner who claims ownership right.

7. The undisputed position of both the litigating parties is that a Development Plan has been notified and the subject property is comprised in the area earmarked as a residential zone. The residential zone has areas earmarked as recreational and areas earmarked as residential.

8. It is thus a case where the Development Plan has to be prepared to the same scale as the Revenue Plan and thereafter superimpose the former on the latter to determine where the land as per revenue map is located on the Development Plan.

9. A perusal of the non-agricultural permission order dated 19th March 2011 passed by the 2nd respondent in favour of the 3rd respondent is in the context of development for residential purpose. The said order clearly states that it is only for fiscal purpose i.e. realization of the non-agricultural use assessment. The Notification dated 6th March 2008 issued under Section 113(1) of the Maharashtra Land Revenue Code read with Rule 16(3) of Maharashtra Land Revenue Conversion of Use of Land and Non-Agricultural Assessment Rules, 1969 clearly enumerate that the standard rate for non-agricultural assessment in respect of land user used for residential building is common so long as user remains residential. The 3rd respondent has paid the necessary assessment @ 9% per square meter.

10. A perusal of the revisional order dated 24th November 2017 would show that the revisional authority has held that the petitioner has not made good the submission of the Non-agricultural order being faulted with reference to the proposal submitted under the Development Control Regulations for residential use. The land required for recreational purpose is beyond the boundary wall of the land of the 3rd respondent. Pertinently, when the petitioner sought regularisation of a Mezzanine floor constructed on its plot, holding that the petitioner had to make available land for recreational purpose and thus while making claim for entitlement to a covered area comprising different floors of the building could not take the benefit of the entire land; meaning thereby, the recreation area fell within the boundaries of the land of the petitioner and we note that the said decision dated 14th March 2012 passed by the Additional Chief Secretary is pending adjudication in Writ Petition No.1378/2012 filed by the petitioner. We note that the Revenue Minister while deciding the Revision has noted afore-noted facts.

11. During arguments of the Writ Petition, learned counsel for the petitioner relied upon an order dated 27th November 2009 passed by the Collector and a Property Registration Card showing recreational ground on CTS No.1/A/286, to which the learned counsel for the 3rd respondent urged that this was an incorrect observation and had been subsequently corrected and rectified. Learned counsel drew our attention to a Report dated 7th July 2010 prepared by Municipal Corporation, Greater Mumbai as per which the Development Plan records that land reserved for recreation ground was in CTS No. 627. The relevant part of the Report relied upon by learned counsel for the 3rd respondent reads as under:

"13. Development Plan Remark issued to applicant in 2009.

It is seen from the copy of development plan remark issued M/s. Dalal Joshi & Associates issued under no. ChE/189/DPWS/K/W dated 20.05.2009, wherein it was mentioned that the land bearing CTS No. 627 of Village Oshiwara is partly reserved for the public purpose of Recreation Ground. The land under reference is mostly situated in Special Industrial Zone (I-3) & partly in a Residential Zone and abuts the reservation of Regional Transport Office. The said remark is issued in computerized print out GIS format as per Present Practice.

It is to be specially mentioned here that Ownership of land & demarcation CTS as well as village boundary is in the Preview of collector/CTSO. Only position reservation is to be is marked (after demarcation of reservation by MCGM) based on City Survey boundaries by CTSO.

Further it is seen from the development remarks issued under CHE/5624/DPWS dted 05.10.1993, wherein Zonal boundary between Special Industrial Zone (I-3) and Residential zone (R) & eastern boundary of Recreation Ground reservation coincides is at a distance about 536 mt. from edge of 27.45 mt Road.

However as per S.R.D.P. of K/West ward the zonal boundary between Special Industrial Zone (I-3) & residential Zone (R) and eastern boundary of RG reservation is at a distance of about 540 mt & 480 mt respectively from 27.45 mt wide D.P. Road therefore the said remarks are not issued in Consonance with SRDP Provision.

Considering the facts mentioned above and the provisions of Sanctioned Revised Development Plan of K West Ward it is to mention here that the reservation of Recreation Ground is situated on Land bearing CTS No. 627 of village Oshiwara S. No. 41 (Pt) of village Oshiwara (i.e. towards Eastward side of Oshiwara Village Boundary). However the Development is already CARRIED OUT ON LAND BEARING CTS No. 627 of Village Oshiwara and hence the Recreation Ground reservation as per SRDP of K/West ward is situated on existing bldgs. of Laxmi Industrial Estate for which occupation is already granted in year 1984 i.e. before Sanctioned Revised Development Plan. Further separate P.R. Card for newly form CTS No. 1/1A/286 of Village Oshiwara does not show Ownership aspect. However, Recreation Ground reservation is shown on newly created plot no. 1 having new proposed CTS No. 1A/286 collector (MSD) will be also requested to take the cognizance of Recreation Ground reservation as per SRDP of K/West which is situated on land bearing CTS No. 627 of Village Oshiwara.

In view of the above facts the remarks issued by this office for the CTS No. 627 of Village Oshiwara issued to Shri. Bhavesh Parekh under CHE/189DPWS/KW dated 20.05.2010 is correct".

12. Learned counsel for the 3rd respondent also drew our attention to a letter dated 30th December 2010 addressed by the MCGM to the Collector recording that a revised survey had been carried out by CTSO Andheri at site, vide MR No.295/2009 as per which reservation for recreational ground was on land bearing CTS No. 627, i.e. towards eastern side of Oshiwara Village Boundary. Relevant part of the letter which was highlighted by learned counsel for respondent No.3 reads as under:

"Collector (MSD)'s order dated 27.11.2009:-

As per Order from Hon. Court in light of Consent Terms decided between State Govt. of Maharashtra & M/s. Oshiwara Land Development Co. revised survey was carried out CTSO Andheri on site vide MR NO 295/09.The Collector MSD's Order dated 27.11.2009 was submitted by Arch M/s. Dalal Joshi & Associates. It is seen from the said order that new Property cards are open at East side of S. no. 41 (Pt) of Village Oshiwara.

The extract for Oshiwara village as mentioned in Collector (MSD)'s order dated 27.11.2009 which is reproduce as under:

Sr. No.

Plot No.

Proposed CTS

Area in Sq. Mts.

Description

1

I

1A/286

5022.80

West side Laxmi Industrial Estate & also situated on East of Plot A as mentioned in Consent decree and also shown in D. P. Sheet.

2

II

1A/285

304

Existing Road

3

III

1A/284

756.80

Open Plot

4

IV

1A/283

206.20

Existing Road

5

V

1A/282

1354.50

Existing Garden

Total

7344.50 Sq. mts.



While deciding the above order your office has not called any remarks/demarcation from Development Plan deptt for ascertaining the location of Recreation Ground.

However considering the facts mentioned above and the provisions of Sanctioned Revised Development Plan of K West Ward it is mentioned here that the reservation of Recreation Ground is situated on land bearing CTS No. 627 of Village Oshiwara, S No. 41 (pt) of village Oshiwara (i.e. towards Eastward side of Oshiwara Village Boundary). Further separate P.R. Card for newly form CTS No. 1/1A/286 of Village Oshiwara does not shows ownership aspect. You are therefore requested to clarify the Ownership of CTS No. 1/1A/ 286 of Village Oshiwara.

You are also requested to take the cognizance of Recreation Ground reservation as per SRDP of K/West which is situated on land bearing CTS No. 627 of Village Oshiwara".

13. We note that said letter along with D.P. remarks has been filed by the petitioner in Writ Petition No. 1905/2012 before this Cour

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t. We further find that the Collector's order dated 27th November 2009 has been challenged by the petitioner in this Court under Writ Petition No. 2563/2013 . 14. In view of the afore-noted admitted facts, on the issue of title to the land comprised in CTS No. 1/A/286 village Oshiwara, Taluka Andheri, Mumbai since a Civil Suit No.711/2011 is pending on the Original Side of this Court and additionally for the reason a Writ Court cannot decide a question of title the said issue has to await an adjudication in the Civil Suit. The issue concerning the situs of the recreational ground with reference to the various orders passed by the authorities from time to time currently awaits adjudication in Writ Petition Nos. being W.P. No. 1378/2012, W. P. No. 1905/2012 and W.P. No. 2563/2013 in this Court. 15. Thus the instant Writ Petition is not a fit petition for us to grant any relief prayed for by the petitioner. 16. Clarifying that the issue of title would be decided in Civil Suit No. 711/2011 and the issue whether the land to be used for recreational purposes falls in CTS No. 1/A/286 or land comprised in CTS No.627 shall be decided in W.P. No. 1378/2012, W. P. No. 1905/2012 and W.P. No. 2563/2013, we dismiss the instant Writ Petition but without any order as to costs.
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