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Gobind Pershad Jagdish Pershad Vs. New Delhi Municipal Committee - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtDelhi High Court
Decided On
Case NumberLetter Patent Appeal No. 4 of 1976
Judge
Reported inAIR1982Delhi319; 22(1982)DLT99; 1982(3)DRJ199; 1982RLR340
ActsPunjab Municipal Act, 1911 - Sections 171
AppellantGobind Pershad Jagdish Pershad
RespondentNew Delhi Municipal Committee
Advocates: Madan Bhatia,; Maehswar Dayal and; K.C. Mittal, Advs
Excerpt:
punjab municipal act, 1911 - section 171 ;section 171(4) is an 'existing law' within the meaning of clause(5) of article 31 of the constitution. by its mere extension to the area of new delhi municipal committee by a notification issued on june 3, 1958 it does not become a new law. passages in cannaught place, connaught circus and radial roads are 'public streets : - (1) punjab municipal act, 1911, s.171 section 171(4) is an 'existing law' within the meaning of clause(5) of article 31 of the constitution. by its mere extension to the area of jnew delhi municipal committee by a notification issued on june 3, 1958 it does not become a new law. passages in cannaaght place, gonnaught circus and radial roads are 'public streets:
Judgment:

(1) Punjab Municipal Act, 1911, S.171 Section 171(4) is an 'existing law' within the meaning of clause(5) of Article 31 of the constitution. By its mere extension to the area of JNew Delhi Municipal Committee by a notification issued on June 3, 1958 it does not become a new law. Passages in Cannaaght Place, Gonnaught Circus and radial roads are 'public streets:


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