SPECIAL TAHSILDAR LAND ACQUISITION UNIT-I Vs. N.VARADHAN
LAWS(MAD)-2020-1-42
HIGH COURT OF MADRAS
Decided on January 03,2020

Special Tahsildar Land Acquisition Unit-I Appellant
VERSUS
N.Varadhan Respondents

JUDGEMENT

S.M.SUBRAMANIAM,J. - (1.) The appeal suits on hand are filed challenging the enhancement of compensation passed by the Sub-ordinate Court, Kancheepuram in land acquisition original proceedings.
(2.) The learned Special Government Pleader made a submission that the Land Acquisition Officer, with reference to the market value and by referring the documents, arrived at a conclusion and fixed the compensation of Rs.1,000/- per cent for the land acquired for implementing certain public schemes. The matter was referred to the L.A.O.P Court and the Sub-Ordinate Court adjudicated the issues and enhanced the compensation from Rs.1,000/- per cent to Rs.8,000/- per cent. Challenging the said enhancement, the land acquisition officer preferred these appeal suits on various grounds.
(3.) The learned Special Government Pleader brought to the notice of this Court that against the very same common award passed by the L.A.O.P Court, this Court passed an order in A.S.No.167 of 2011 dated 28.04.2011. In respect of very same common award, the judgment was delivered by this Court, partly allowing the appeal suit filed by the Land Acquisition Officer and accordingly, Rs.5,000/- per cent was fixed as compensation for the lands acquired together with other statutory payments viz., 30% solatium and interest at 12% per annum on solatium and other statutory benefits, for which, the land losers are entitled under the provisions of law. Accordingly, a direction was issued to calculate the total compensation and settle the same.;


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