SPECIAL LAND ACQUISITION OFFICER Vs. TYABJI ESTATE PVT. LTD.
LAWS(BOM)-2017-2-87
HIGH COURT OF BOMBAY
Decided on February 23,2017

SPECIAL LAND ACQUISITION OFFICER Appellant
VERSUS
Tyabji Estate Pvt. Ltd. Respondents

JUDGEMENT

- (1.) Heard the learned counsel for the parties.
(2.) The Land Acquisition Reference filed by the claimants being aggrieved by the award dated 26.10.1999 passed by the Land Acquisition Officer u/s.11 of the Land Acquisition Act , 1894 (said Act) awarding the sum of Rs.1,34,38,694/- towards the acquired land admeasuring 5133.6 sq.mtr. being Sy.No.33(pt) CTS No.14(pt) from village Majas, Tq. Andheri, Dist. Mumbai Suburban which forms part of large holding of claimants @ Rs.1678/- per sq.mtr. i.e. @ Rs. 156/- per sq.ft.
(3.) Few facts of the matter are as under: The Bombay Electricity and Suburban Transport (BEST) an Undertaking of the Brihanmumbai Municipal Corporation (hereinafter referred to as the acquiring body), vide D.C.R.No.765 dated 16.01.1991 approved the proposal to acquire the additional land admeasuring 6000 sq.mtr. out of CTS No.14(pt) and 176(pt) of village Majas, Jogeshwari (E), for the purpose of Bus Depot.;


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