LAND ACQUISITION OFFICER Vs. PATEL GHANSHYAMBHAI NARANDAS
LAWS(GJH)-2020-12-68
HIGH COURT OF GUJARAT
Decided on December 23,2020

LAND ACQUISITION OFFICER Appellant
VERSUS
Patel Ghanshyambhai Narandas Respondents

JUDGEMENT

N.V.ANJARIA,J. - (1.) Heard learned Assistant Government Pleader Ms.Divyangna Jhala for the appellant-State, whereas learned advocate Mr.Ashok Prajapati for the respondents-claimants, in all the First Appeals. In the facts of the case, First Appeal No.2608 of 2020 along with all other cognate captioned Appeals are hereby admitted. Learned advocate for the respondents-claimants waives service of notice of admission of the Appeals. ORDERS IN CIVIL APPLICATIONS In the facts of the case, Rule, returnable forthwith in all the captioned Civil Applications. 1.1 Learned advocate Mr.Ashok Prajapati waives service of notice of Rule in each Civil Application on behalf of the respondents-claimants. 1.2 Heard learned Assistant Government Pleader Ms.Divyangna Jhala for the applicant-appellant State and learned advocate for the claimants in all the Civil Applications.
(2.) The Civil Applications in all the captioned First Appeals are for stay of operation, execution and implementation of award dated 31st August, 2018 passed by learned 3rd Additional Senior Civil Judge, Mehsana in Reference Case Nos.1458 of 2011, 1459 of 2011, 1461 of 2011 to 1468of 2011, 1470 of 2011 to 1473 of 2011, 1475 of 2011 to 1488 of 2011, 1490 of 2011 to 1497 of 2011, correspondingly involved in the First Appeals concerned.
(3.) Learned Assistant Government Pleader has made available copy of communication dated 09th December, 2018 from the office of the Executive Engineer, Road & Building Department (State), Rajmahel Compound, Mehsana, addressed to the Government Pleader, Mehsana wherein it is stated that the State authorities have deposited the total amount of compensation as awarded by the Reference Court in respect of all the cases involved in the captioned Appeals by cheque No.223355 dated 04th December, 2019 amounting to Rs.108,75,56,856/-. 3.1 On the basis of the said communication, learned Assistant Government Pleader makes a statement that the awarded amount by the Reference Court in all the cases involved in the present Appeals has been deposited.;


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