MANAGING DIRECTOR, U.P. RAJYA SAHAKARI KRISHI EVAM GRAMYA VIKAS BANK LTD. & ANR. Vs. SUBHASH CHANDRA AWASTHI & ANR.
LAWS(SC)-2016-11-36
SUPREME COURT OF INDIA
Decided on November 11,2016

Managing Director, U.P. Rajya Sahakari Krishi Evam Gramya Vikas Bank Ltd. And Anr. Appellant
VERSUS
Subhash Chandra Awasthi And Anr. Respondents

JUDGEMENT

ANIL R.DAVE, J. - (1.) Delay condoned. Leave granted.
(2.) Heard the learned counsel for the appellants. He has drawn our attention to a judgment of this Court delivered on 31st January, 2013, in Civil Appeal No.8415/2009 in the case of Assistant Engineer, Rajasthan Development Corporation and Anr. v. Gitam Singh, reported in (2013 (5) SCC 136].
(3.) Looking at the facts of the present case, in our opinion, Rs.75,000/- (Rupees Seventy Five Thousand only) would be the just compensation, which might be paid to Respondent No.1 by the appellants.;


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