MANGILAL SON OF DEVA RATHOD Vs. THE COLLECTOR AND ORS.
LAWS(BOM)-2017-2-75
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on February 16,2017

Mangilal Son Of Deva Rathod Appellant
VERSUS
The Collector and Ors. Respondents

JUDGEMENT

- (1.) Since both these appeals arise out of the judgment of the Reference Court in LAC No. 204 of 1993, they are being decided by this common judgment.
(2.) Three separate pieces of land belonging to the claimants were subject-matter of acquisition in proceedings initiated for setting up an industrial unit of the Corporation. Notification under Section 32 (2) of the Maharashtra Industrial Development Corporation Act, 1964 was published on 3.11.1989. The Special Land Acquisition Officer by his Award dated 28.10.1992 granted a sum of Rs. 12,000/- per hectare. Being aggrieved by the said award, the claimants filed Reference Application seeking enhancement in the amount of compensation. By the impugned judgment, the Reference Court enhanced compensation from Rs. 90,000/- per acre to Rs. 98,000/- per acre.
(3.) The claimant is not satisfied with the grant of compensation awarded by the Reference Court, First Appeal No. 679 of 2004 has been filed. The Corporation has filed first Appeal No. 792 of 2004 challenging the judgment of the Reference Court.;


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