LAND ACQUISITION OFFICER Vs. MUNIAPPA
LAWS(MAD)-2020-1-371
HIGH COURT OF MADRAS
Decided on January 28,2020

LAND ACQUISITION OFFICER Appellant
VERSUS
MUNIAPPA Respondents


Referred Judgements :-

TAMIL NADU MERCANTILE BANK LIMITED,TUTICORIN VERSUS APPELLATE AUTHORITY [REFERRED TO]
MR. RUKMINI VS. RAJENDRAN GNANAVOLIVU,REP. BY ITS POWER OF ATTORNEY AGENT VEINA GNANAVALIVU [REFERRED TO]
ORIENTAL AROMA CHEMICAL INDUSTRIES LIMITED VS. GUJARAT INDUSTRIAL DEVELOPMENT CORPORATION AND ANOTHER [REFERRED TO]
K. M. BALASUBRAMANIAM VS. C. LOGANATHAN AND ANOTHER [REFERRED TO]
RAMLAL VS. REWA COALFIELDS LIMITED [REFERRED TO]
AJIT SINGH THAKUR SINGH VS. STATE OF GUJARAT [REFERRED TO]
N BALAKRISHNAN VS. M KRISHNAMURTHY [REFERRED TO]
N BALAKRISHNAN VS. M KRISHNAMURTHY [REFERRED TO]
M K PRASAD VS. P ARUMUGAM [REFERRED TO]
POSTMASTER GENERAL VS. LIVING MEDIA INDIA LIMITED [REFERRED TO]
C SUBRAMANIAM VS. TAMIL NADU HOUSING BOARD [REFERRED TO]
KANDASWAMY VS. KRISHNAMANDIRAM TRUST KARUR [REFERRED TO]
G JAYARAMAN VS. DEVARAJAN [REFERRED TO]
SHANMUGAM VS. CHOKKALINGAM [REFERRED TO]


JUDGEMENT

- (1.)The issues involved in the miscellaneous petitions are one and the same and hence, they are disposed of by this common order.
(2.)These miscellaneous petitions are filed to condone the delay of 1128 days ( 3 1/2 years) for filing the appeal suits against the judgment and decree passed in Land Acquisition original proceedings by the Sub-Court, Hosur. The batch of appeal suits are filed and in all such appeal suits, miscellaneous petitions are also filed to condone the delay of 1128 days in filing the first appeal.
(3.)The Tahsildar, Hosur, filed affidavit in support of the miscellaneous petitions, seeking condonation of delay and the reasons stated in the affidavits are that the judgment in the LAOP was pronounced on 02. 04. 2008 and the copy application was filed by the learned Government Pleader on 11. 07. 2011 and the same was delivered on 15. 07. 2011. The Land Acquisition Officers office has been abolished two years back. The files are deposited at Taluk office, Hosur due to vacancies of staffs and other Government scheme works, law and order duty.
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