THAKUR NARAIN SINGH Vs. STATE OF RAJASTHAN
LAWS(SC)-1982-3-22
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on March 05,1982

THAKUR NARAIN SINGH Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

Misra, J. - (1.) The present appeal by certificate granted under Art. 133 (1) (a) of the Constitution is directed against the judgment of the High Court of Rajasthan dated 28th of August, 1969 dismissing writ petition No. 365 of 1962.
(2.) Thakur Sangram Singh, the father of the appellant was a jagirdar of Thikana Diggi in the erstwhile State of Jaipur. His jagir was resumed on 1st of July, 1954 under S. 21 of the Rajasthan Land Reforms and Resumption of Jagirs Act, 1952, hereinafter referred to as 'the Jagirs Act, 1952'. The jagirdar became entitled to compensation on the date of resumption of his jagir under S. 26 of the Jagirs Act. The compensation was to be determined according to the principles laid down in the second schedule attached to that Act. He filed his claim for compensation in August, 1954. He claimed compensation on the basis of rent fates which were in force on the date of resumption.
(3.) It appears that settlement operations were going on under the Jaipur State Grants Land Tenures Act, 1947. The rent rates proposed by the Settlement Officer were published in the Rajasthan Gazette dated 23rd of August, 1952. The final proposals of the Settlement Officer were sanctioned by the Government on 25th of Nov., 1953. The rent rates fixed were made applicable with effect from 1st of July, 1953. Obviously, therefore, on the date of resumption, namely, 1st of July, 1954, rent rates assessed by the Settlement Officer and approved by the Government on 25th Nov., 1953 were in force.;


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