Maharashtra Regional and Town Planning Act, 1966 – Sections 88, 91, 125 and 126 – Deletion of the Public Road from the Town Planning Scheme – HELD land is acquired for the purposes of a Development Scheme, the same vests in the State free from encumbrances – In the absence of any proceedings for acquisition or for purchase, no land belonging to the Appellant Trust could have vested in the State

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
SHARE