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M/s. Competent Automobiles Co. Ltd. v/s Union of India & Others


Company & Directors' Information:- COMPETENT AUTOMOBILES COMPANY LIMITED [Active] CIN = L34102DL1985PLC020668

Company & Directors' Information:- N E C C AUTOMOBILES PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043600

Company & Directors' Information:- C M AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300CH2005PTC028233

Company & Directors' Information:- J P M AUTOMOBILES LIMITED [Active] CIN = U74899DL1995PLC068910

Company & Directors' Information:- K N AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50404OR2013PTC016730

Company & Directors' Information:- J AND K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50401JK2004PTC002447

Company & Directors' Information:- K. S. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300RJ2009PTC028204

Company & Directors' Information:- K N R AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300WB2006PTC111199

Company & Directors' Information:- K P AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50404JH2012PTC000824

Company & Directors' Information:- Y J AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50401MP2013PTC031920

Company & Directors' Information:- N S AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50102MH2012PTC226814

Company & Directors' Information:- S K S AUTOMOBILES INDIA PRIVATE LIMITED [Strike Off] CIN = U50100TZ2009PTC014979

Company & Directors' Information:- J D AUTOMOBILES PVT. LTD. [Strike Off] CIN = U34300WB1987PTC042066

Company & Directors' Information:- B K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50200AP2009PTC064484

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- N. K. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50102GJ2006PTC049307

Company & Directors' Information:- G M S AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50101DL1997PTC089284

Company & Directors' Information:- N U AUTOMOBILES PVT LTD [Active] CIN = U74899DL1982PTC013126

Company & Directors' Information:- D K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U29246CH1989PTC009607

Company & Directors' Information:- K Y AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400JK2021PTC012549

Company & Directors' Information:- A K AUTOMOBILES LIMITED [Amalgamated] CIN = U34100WB1984PLC038001

Company & Directors' Information:- A AND S AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U51103DL1997PTC085147

Company & Directors' Information:- M. H. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50200HP2015PTC000946

Company & Directors' Information:- R. K. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071719

Company & Directors' Information:- R. J. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50100BR2020PTC047409

Company & Directors' Information:- M R AUTOMOBILES (INDIA) PRIVATE LIMITED [Active] CIN = U34300DL1998PTC094488

Company & Directors' Information:- V. M. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U35911UP1995PTC018136

Company & Directors' Information:- P D AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400RJ2021PTC074633

Company & Directors' Information:- A R AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50404PY2011PTC002555

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- K P V AUTOMOBILES PVT LTD [Active] CIN = U50300KL1991PTC006035

Company & Directors' Information:- J B S AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34101OR2005PTC008397

Company & Directors' Information:- S. N. S. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50500WB2018PTC224868

Company & Directors' Information:- M P AUTOMOBILES PVT LTD [Strike Off] CIN = U50404MP1957PTC000842

Company & Directors' Information:- G. E. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400DL2018PTC341171

Company & Directors' Information:- P K AUTOMOBILES PVT LTD [Strike Off] CIN = U50300UP1979PTC004841

Company & Directors' Information:- P L AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300RJ2014PTC046516

Company & Directors' Information:- S G K R AUTOMOBILES PRIVATE LIMITED [Active] CIN = U60210TN1960PTC004283

Company & Directors' Information:- N R AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50400MH2014PTC255882

Company & Directors' Information:- S. N. J. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400MH2017PTC299238

Company & Directors' Information:- M R K AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50102UP2011PTC045868

Company & Directors' Information:- I B AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U29253DL2008PTC172205

Company & Directors' Information:- T K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017940

Company & Directors' Information:- V R AUTOMOBILES PRIVATE LIMITED [Active] CIN = U34200DL2007PTC170076

Company & Directors' Information:- K T AUTOMOBILES PVT LTD [Strike Off] CIN = U99999UP1959PTC002730

Company & Directors' Information:- M B AUTOMOBILES PVT LTD [Strike Off] CIN = U35923WB1966PTC026743

Company & Directors' Information:- B M AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50200DL2007PTC162611

Company & Directors' Information:- H A AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34102DL2007PTC163030

Company & Directors' Information:- P A AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34101DL2007PTC161483

Company & Directors' Information:- K G AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34200DL2007PTC162859

Company & Directors' Information:- P R AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34201DL2007PTC161053

Company & Directors' Information:- AUTOMOBILES PVT. LTD. [Strike Off] CIN = U99999DL2000PTC000916

    Civil Appeal No. 5054 of 2008

    Decided On, 11 May 2016

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MR. JUSTICE ROHINTON FALI NARIMAN

    For the Appellant: Dhruv Mehta, Sr. Advocate, Sapna Sinha, Yash Raj Singh Deora, Praveen Maheshwari, Chandra Bhushan Prasad, Manoj Swarup Ms. Saloni Tansri, Mukul Kumar, Advocates. For the Respondents: Amrendra Sharan, Sr. Advocate, Vishnu B. Saharya, Viresh B. Saharya, (for M/s Saharya & Co.), P.S. Patwalia, ASG, Ms. Kiran Bharadwaj, Asha G. Nair, Dhruv Sheoran, D.S. Mahra, Ms. Rachana Srivastava, Monika, Sukrit R. Kapoor, V.K. Verma, Advocates. For the Intervention: Vijay Hansaria, Sr. Advocate, Sneha Kalita, Advocates.



Judgment Text

Kurian Joseph, J.

The challenge in this appeal is the Judgment dated 25.08.2005 passed by the High Court of Delhi in W.P. (C) No. 4694 of 2002 and other connected matters.

2. In the impugned Judgment, the High Court upheld the proceedings taken for acquisition of the land on the ground that Section 6 Declaration (of Land Acquisition Act, 1894) was within time. It appears that the appellant herein pursued a Review Petition before the High Court, which was also dismissed.

3. When the matter came up before this Court, by way of interim order dated 15.05.2007, this Court stayed the dispossession.

4. When the appeal was heard on 07.01.2016, this Court passed the following order :-

"Having heard the learned counsel for the parties for sometime, we feel that certain factual aspects which are critical for the decision of this case are required. Therefore, the appellant as well as the competent officers of the D.D.A (Respondent No. 5) are directed to file an affidavit after verifying the records of the High Court and this Court stating clearly the period during which any stay operated in the case of acquisition of property referred to in this case after 08.07.2002. The affidavit shall be filed within a week.

List the matter on Thursday i.e. 14th January, 2016 as part-heard.

Counsel for the appellant is also free to produce certified copies of the orders instead of filing the affidavit."

5. Thereafter, on 14.01.2016, this Court passed the following order :-

"Learned counsel for the parties do not dispute that the records do not give any indication that the time fixed for passing the Award in terms of the Section 11 of the Land Acquisition Act, 1984, has expired.

The submissions having been made after verifying the records, we do not feel necessary to have any further affidavit in that regard.

Heard learned counsel for the parties at some length.

However, having extensively heard the learned counsel for the parties, we do not find fit to continue the interim order granted by this Court on 15.05.2007. Hence, the interim order dated 15.05.2007 is vacated.

Arguments remained part-heard.

List the matter on 21.01.2016 as part-heard."

6. On 21.01.2016, this Court passed the following order :-

"The fifth respondent is directed to file an affidavit whether the Delhi Development Authority is keen on acquisition of the property which is heavily built up as can be seen from the photographs produced before the Court. It is to be made clear in the affidavit as to what purpose they intend to use it for. The Delhi Development Authority shall necessarily refer also to the Notification dated 19.01.2007.

It will certainly be open to the officers concerned to conduct physical verification of the said property before filing the affidavit.

The affidavit shall be filed within six weeks.

Post after six weeks as part-heard."

7. An affidavit, accordingly, has been filed by the Principal Commissioner, Land Management, Delhi Development Authority stating that in view of the intervening developments, it is not feasible to proceed with the acquisition. Para 4 of the said affidavit is reproduced below :-

"That the joint inspection report has been considered by the competent authority and keeping in view that area is forming part of Abadi Deh/Lal Dora of village Mehrauli and being built up at site with monuments, graveyards, masjids, Lal Masjid, Aulia Masjid, Jahaz Mahal, Kanati Masjid and vacant land of about 9 Bigha, it has been observed that acquisition of built up land would involve massive demolition and cause hardships to the occupant of the land. Therefore, it has been decided not to pursue the acquisition proceedings subject to further orders by this Hon'ble Court. It is pertinent to mention here that the Petitioner is carrying out commercial activity at the land in his alleged possession contrary to the permitted land use. However, it will be without prejudice to rights of the respondent to acquire the same in accordance with law if need so arises."

8. In that view of the matter, it has become unnecessary for us to consider this appea

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l on merits. The acquisition proceedings in respect of the land belonging to the appellant are set aside. Needless to say, the land stands consequently denotified. 9. We make it clear that this Judgment shall not stand in the way of the competent authority taking appropriate steps, as referred to in Paragraph 4 of the affidavit, which is extracted above. 10. With the above observations and directions, this appeal is disposed of. No costs.
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