NARAYANAPPA (D) BY LRS. Vs. B.S. RAMASWAMY (D) BY LRS. & ORS.
LAWS(SC)-2016-8-101
SUPREME COURT OF INDIA
Decided on August 08,2016

Narayanappa (D) By Lrs. Appellant
VERSUS
B.S. Ramaswamy (D) By Lrs. And Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The question in this appeal is whether the High Court was correct in holding that the appellant Narayanappa (represented by his legal representatives) was not entitled to claim occupancy rights in the land in question under of the provisions of the Karnataka Land Reforms Act, 1961. In our opinion, the question is required to be answered in the affirmative, and we do so.
(3.) On the enactment of the Karnataka Land Reforms Act, 1961 (hereinafter referred to as 'the Act') all tenanted lands on the appointed date that is 1st March, 1974 vested with the State Government free of all encumbrances. However, tenants in possession of land on the appointed date were entitled to seek registration of their occupancy rights over the land in their possession. The Land Reforms Tribunal (hereinafter 'the Tribunal') was constituted to look into such claims, the last date for filing the claim being 30th June, 1979.;


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