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Muhammad Ajmal vs.delhi Waqf Board - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantMuhammad Ajmal
RespondentDelhi Waqf Board
Excerpt:
.....through: mr. m. sufian siddiqui & mr. rakesh bhugra, advocates (m-9873344786) versus delhi waqf board ..... respondent through: mr. saleem ahmed, sr. advocate with ms. charu dalal, mr. ajay pratap singh & ch. amit, advocates. coram: justice prathiba m. singh prathiba m. singh, j.(oral) 1. the present petition has been filed seeking the following prayer: the delhi waqf board/respondent “a. issue a writ in the nature of mandamus thereby directing to discharge their statutory duties as contemplated under the waqf act, 1995 whilst taking apposite legal action against all the encroachers inter-alia by forthwith removing them from the waqf property in question, which is a qabristan and dargah of a famous sufi saint hazrat khwaja baqi billah r.a situated at eidgah chowk, qutub road,.....
Judgment:

$~48 * + IN THE HIGH COURT OF DELHI AT NEW DELHI Date of decision:

22. d November, 2019 W.P.(C) 12342/2019 & CM APPL. 50398/2019 MUHAMMAD AJMAL ........ Petitioner

Through: Mr. M. Sufian Siddiqui & Mr. Rakesh Bhugra, Advocates (M-9873344786) versus DELHI WAQF BOARD ..... Respondent Through: Mr. Saleem Ahmed, Sr. Advocate with Ms. Charu Dalal, Mr. Ajay Pratap Singh & Ch. Amit, Advocates. CORAM: JUSTICE PRATHIBA M. SINGH Prathiba M. Singh, J.

(Oral) 1. The present petition has been filed seeking the following prayer: the Delhi Waqf Board/respondent “a. Issue a writ in the nature of mandamus thereby directing to discharge their statutory duties as contemplated under the Waqf Act, 1995 whilst taking apposite legal action against all the encroachers inter-alia by forthwith removing them from the Waqf property in question, which is a Qabristan and Dargah of a famous Sufi Saint Hazrat Khwaja Baqi Billah R.A situated at Eidgah Chowk, Qutub Road, Paharganj, New Delhi. And a. Issue a writ in the nature of mandamus thereby directing the Delhi Waqf Board/respondent herein to discharge their statutory duties strictly in accordance with law as contemplated under the Waqf Act, 1995 whilst ensuring that the Waqf property in question is protected and safeguarded in future by espousing requisite measures. And b. Grant any other further relief, which this Hon'ble Court may deem fit and proper in the facts and W.P.(C) 12342/2019 Page 1 of 3 circumstances of the present case.” 2. Mr. Siddiqui, ld. counsel for the... Petitioner

, submits that the... Petitioner

is an interested person under Section 3(k) of The Waqf Act, 1995. The only prayer that he is seeking is that encroachers be removed from the Waqf property in question, which is a Qabristan and Dargah of a famous Sufi Saint Hazrat Khwaja Baqi Billah R.A, situated at Eidgah Chowk, Qutub Road, Paharganj, New Delhi (hereinafter, “waqf property”).

3. Mr. Ahmed, Ld. counsel appearing for the Delhi Waqf Board, has relied upon a letter dated 11th February, 2019, by which it has informed one Mr. Badar Samdani, who had earlier preferred a petition, that proceedings under Section 54 of The Waqf Act, 1995, against encroachers, had already been initiated. However, further action has not been taken as the Chief Executive Officer (hereinafter, “CEO”) of the Waqf Board is stated to have demitted office in September, 2019, and no fresh CEO has been appointed.

4. It is evident from the letter dated 11th February, 2019, that the Delhi Waqf Board clearly believes that there are several encroachers in the waqf property. There is no reason as to why the proceedings for removing the encroachers ought not to be taken. Accordingly, it is directed: a) That the CEO, in terms of Section 23 of The Waqf Act, 1995, be appointed within a period of six weeks from now; b) The recommendations by the Waqf Board, as per Section 23 (1) to the Government of NCT of Delhi, if not already made, shall be made within two weeks from today; c) Upon the CEO being appointed, the proceedings for removal of the encroachments from the waqf property shall be commenced in right earnest and shall be concluded within three months from the date on W.P.(C) 12342/2019 Page 2 of 3 which the new CEO takes charge.

5. Ms. Nidhi Raman, ld. counsel on the Delhi Govt. Panel, who is present in Court today, is directed to communicate today’s order to the Government of NCT of Delhi, in order to ensure that steps are taken for appointment of the CEO of the Waqf Board.

6. If the appointment of the CEO is not made within the time which has been directed today, the... Petitioner

is permitted to approach this Court by way of an application.

7. With these directions, the petition and all pending applications are disposed of.

8. A copy of this order be given dasti under signatures of the Court Master. PRATHIBA M. SINGH JUDGE NOVEMBER22 2019 Rahul W.P.(C) 12342/2019 Page 3 of 3


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