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State of Haryana & Others v/s Saroj & Others


Company & Directors' Information:- SAROJ CORPORATION PRIVATE LIMITED [Active] CIN = U01122RJ2012PTC040384

    Civil Appeal Nos. 5871-5938 of 2018 [@ Special Leave Petition (C) No. 16043-16110 of 2018] [Diary No. 13450 of 2018]

    Decided On, 02 July 2018

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MR. JUSTICE SANJAY KISHAN KAUL

    For the Appellants: Alok Sangwan, Sunny Kadiyan, Utkarsh Srivastava, Dr. Monika Gusain, Advocates. For the Respondents: --------



Judgment Text

Kurian Joseph, J.

Delay condoned. Leave granted.

2. In the nature of the order we propose to pass, it is not necessary to issue notice to the respondent(s). The appellants are before this Court, aggrieved by the fixation of the land value. In the remaining matters i.e. Civil Appeal No. 12847 of 2017 & other connected matters, arising out of the common Judgment, this Court has set aside the impugned Judgment and remitted the matters to the High Court.

3. We are informed that the matters, which have been remitted, are pending before the High Court. In that view of the matter, these appeals are disposed of by setting aside the impugned Judgment and remitting the matters to the High Court, to be taken up along with the matters referred to above.

4. We direct the appellants to serve a copy of this Judgment and a copy of the appea

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l memorandum on the respondents-claimants within four weeks from today. No costs.
O R







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