RATTAN LAL Vs. STATE OF PUNJAB & ANR.
LAWS(SC)-2016-12-44
SUPREME COURT OF INDIA
Decided on December 14,2016

RATTAN LAL Appellant
VERSUS
State of Punjab and Anr. Respondents

JUDGEMENT

KURIAN, J. - (1.) Delay condoned.
(2.) Leave granted.
(3.) It is seen that in a similar matter in Paramjit Panag and Ors. v. State of Punjab, this Court vide order dated 15.01.2015 has enhanced the compensation by Rs.1,00,000/- (Rupees One Lac only). Therefore, on the principle of parity these appeals are disposed of declaring that the appellants shall be entitled to an additional amount of Rs.1,00,000/- (Rupees One Lac only) per acre, over and above the amount granted by the High Court.;


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