STATE OF HARYANA Vs. EROS CITY DEVELOPERS PVT. LTD. AND OTHERS
LAWS(SC)-2016-1-39
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on January 19,2016

STATE OF HARYANA Appellant
VERSUS
Eros City Developers Pvt. Ltd. And Others Respondents

JUDGEMENT

PRAFULLA C.PANT,J. - (1.) Leave granted in both the special leave petitions.
(2.) These appeals are directed against judgment and order dated 21.01.2008, passed by the High Court of Punjab and Haryana in Civil Writ Petition No. 10611 of 2004 whereby said Court has quashed the notifications dated 08.10.2003 and 07.05.2004 issued under Sections 4 and 6 of Land Acquisition Act, 1894, respectively, by the State of Haryana regarding acquisition of land measuring 129 kanals 14 marlas in village Lakarpur, District Faridabad. The High Court has further quashed the Award dated 05.05.2006, passed by respondent No. 4 in respect of land owned by respondent No. 1 Eros City Developers Pvt. Ltd., which was acquired through the above mentioned notifications.
(3.) Succinctly stated total area of 172 kanals 19 marlas situated in village Lakharpur Tehsil Ballabgarh in District Faridabad was proposed to be acquired by the State of Haryana through notification dated 08.10.2003 issued under Section 4 of Land Acquisition Act, 1894 out of which 129 kanals 14 marlas (for short subject land) belonged to respondent no.1 M/s. Eros City Developers Pvt. Ltd. The details of the persons whose land is acquired is as under: JUDGEMENT_39_LAWS(SC)1_2016.jpg The subject land was stated to have been acquired for the purpose of expansion and systematic development of Surajkund Tourist Complex which included development of parking area adjacent to the Surajkund Tourist Complex near annual Surajkund Fair. ;


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