GHANSHYAM Vs. STATE OF M P
LAWS(SC)-2016-2-105
SUPREME COURT OF INDIA
Decided on February 10,2016

GHANSHYAM Appellant
VERSUS
STATE OF M P Respondents

JUDGEMENT

Anil R. Dave, J. - (1.) Heard the learned Counsel for the parties.
(2.) We have noted the contents of paragraphs 13 and 14 of the impugned judgment which read as under: 13. Accordingly, these appeals partly succeed. The Appellants are granted liberty to approach the appropriate Authority Under Sec. 5A within 30 days from today as also Under Sec. 48 of the Act, if the possession of the land has not been taken and the Authority concerned shall take decision in this behalf, after notice to all concerned, if necessary, within two months thereafter. We make it explicit that the liberty Under Sec. 5A and Sec. 48 of the Act shall not include the land utilized in construction of the Road MR -10. 14. The appeals are thus disposed of with no order as to costs. It is however, made clear that this order shall not be construed as precedent for persons who have not filed any petition or appeal before the Court against the judgment of the learned Single Judge.
(3.) In the circumstances, we are of the view that the High Court was right to give liberty to the Appellants to approach the concerned Authority Under Ss. 5A and 48 of the Land Acquisition Act, 1894 within 30 days from the day on which the impugned judgment was delivered.;


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