RAMO BAI AND ORS. Vs. STATE OF HARYANA AND ORS.
LAWS(SC)-2016-4-44
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on April 19,2016

Ramo Bai And Ors. Appellant
VERSUS
State Of Haryana And Ors. Respondents

JUDGEMENT

Kurian Joseph, J. - (1.) Leave granted.
(2.) The issue raised in all these appeals pertains to the claim for enhancement of compensation in respect of the land acquired from the Appellants. In the High Court they have been granted compensation at the rate of Rs. 235/ - per Sq. Yd. However, in the case of adjoining lands, the owners have been granted land value at the rate of Rs. 325/ - per sq.Yd. as per the decision of this Court in the case of Ashrafi and Ors. v/s. State of Haryana reported in : 2013 (5) SCC 527.
(3.) On a pointed question, the learned Counsel for Respondents has fairly submitted that the lands belonging to the Appellants herein are also similarly situated as of Ashrafi case (supra). However, the learned Counsel has made two strong submissions (1) all the appeals are filed after huge delay; (2) in one case of similar nature, this Court has granted compensation only at the rate of Rs. 250/ - per Sq. Yd. in the case of the Inder Singh v/s. State of Haryana and Ors. in C.A. No. 13788/2015 dated 23.11.2015.;


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