IRA BASU CHOWDHURY AND ORS. Vs. CALCUTTA METROPOLITAN DEV. AUTH. AND ORS.
LAWS(SC)-2016-1-55
SUPREME COURT OF INDIA
Decided on January 20,2016

Ira Basu Chowdhury And Ors. Appellant
VERSUS
Calcutta Metropolitan Dev. Auth. And Ors. Respondents

JUDGEMENT

- (1.) The appellants are essentially aggrieved by the interference made by the High Court on the land value fixed by the Reference Court on the ground that the Requisitioning Authority was not put to notice while the Reference Court fixed the land value.
(2.) Mr. Jaideep Gupta, learned senior counsel appearing for the appellants, has invited our attention that in any case, the Requisitioning Authority may not have any difficulty in accepting the land value at the rate of Rs. 10,000/- per cottah, since the said value has been accepted by the first respondent in LRA Case No. 363/93(v) in respect of the adjoining land.
(3.) In our opinion, this is certainly a matter for the Reference Court to consider while disposing of the case as per the direction issued by the High Court in the impugned Judgment.;


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