ASHOK KUMAR & ANR. ETC. Vs. STATE OF HARYANA
LAWS(SC)-2016-2-86
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on February 18,2016

Ashok Kumar And Anr. Etc. Appellant
VERSUS
STATE OF HARYANA Respondents

JUDGEMENT

- (1.) Leave granted in Special Leave Petition (Civil) No. 12495 of 2015
(2.) Around 46.93 acres of Land was acquired by the respondent- State of Haryana initiating the proceedings by Notification dated 19.09.1983 issued under Section 4 of the Land Acquisition Act, 1894. The purpose of acquisition is residential and commercial for Panchkula, Sector-21. The acquired property is in Village Fatehpur. In respect of the same development, we have seen that this court in many cases has based the fixation of the land value based on acquisition proceedings initiated in 1981 in Village Judian. Those properties in village Judian had access to State Highway and the value fixed by this Court is Rs. 250/- per square yard. In respect of properties situated in the adjoining village of the appellants namely, Devi Nagar, we have fixed land value at the rate of Rs. 250/- per square yard that was the acquisition initiated in the year 1987 and that property had extensive national highway frontage.
(3.) Learned counsel for the appellants submitted that in all the adjoining villages for the properties acquired for the same purpose, this court having fixed the land value at Rs. 250/- per square yard and above, the appellants may also be granted the same value.;


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