M/S. SAHARA INDIA COMMERCIAL, CORP. LTD. AND ORS. Vs. STATE OF U.P. AND ORS.
LAWS(SC)-2016-11-90
SUPREME COURT OF INDIA
Decided on November 30,2016

M/s. Sahara India Commercial, Corp. Ltd. and ors. Appellant
VERSUS
State of U.P. and Ors. Respondents

JUDGEMENT

- (1.) Leave granted in all the Special Leave Petitions.
(2.) The challenge in this bunch of Civil Appeals is against the order of the High Court of Allahabad which had negatived the challenge made by the landowners against acquisition of land for the public purpose, namely, "planned development of Ghaziabad Development Authority for residential colonies".
(3.) The notifications under Section 4 of the Land Acquisition Act, 1894 (hereinafter referred to as "the Act") (six in numbers) were issued on 16th October, 2004 (five notifications) and 11th November, 2004 (one notification) and published on 22nd October, 2004 (five notifications) and 9th December, 2004 respectively. The urgency clause under Section 17(1) read with Section 17(4) of the Act was invoked and hearing of objections under Section 5A of the Act was dispensed with.;


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