DISTRICT COLLECTOR CUM LAND ACQUISITION OFFICER Vs. NARAYANI NARASA
LAWS(MAD)-2020-10-28
HIGH COURT OF MADRAS
Decided on October 01,2020

District Collector Cum Land Acquisition Officer Appellant
VERSUS
Narayani Narasa Respondents

JUDGEMENT

M.Govindaraj, J. - (1.) The above Civil Revision Petitions have been preferred against common orders upon reference under S.20(1) of Highways Act (T.N.Act 34 of 2002) passed on different dates fixing variable compensation against acquisition of lands within the same locality under two notifications for acquisition within a short span. Considering the acquisition of larger extent of lands for the same project by the same authorities in the same locality, and against the common order, I would prefer to consider all the cases together and pass the common order.
(2.) Challenging the common order dated 24.11.2015 passed in LAOP Nos.61/2012, 62/2012, 63/2012, 66/2012, 69/2012, 70/2012, 72/2012, 76/2012, 77/2012, 79/2012, 81/2012, 82/2012, 83/2012, 84/2012, 85/2012 and 86/2012 respectively, by the VI Assistant Judge, City Civil Court, Chennai, enhancing the land value, the Civil Revision Petitions in CRP (NPD) Nos.901, 903, 904, 905, 906, 907, 908, 912, 915, 909, 910, 918, 924, 925, 926 and 928 of 2020 have been filed by the State.
(3.) Whereas, not satisfying with the quantum of compensation awarded on 24.11.2015 in LAOP Nos.61/2012, 62/2012, 63/2012, 66/2012, 69/2012, 70/2012, 72/2012, 76/2012, 77/2012, 79/2012, 81/2012, 82/2012, 83/2012, 84/2012, 85/2012 and 86/2012 respectively, by the VI Assistant Judge, City Civil Court, Chennai, the claimants have preferred the Civil Revision Petitions in CRP (NPD) Nos.1592, 1604, 1605, 1593, 1600, 1601, 1602, 1597, 1606, 1595, 1596, 1598, 1603 and 1599 of 2020 respectively.;


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