STATE OF MAHARASHTRA THROUGH SPECIAL LAND ACQUISITION OFFICER, NASHIK Vs. SANTU SHIVRAM UDAR
LAWS(BOM)-2017-5-185
HIGH COURT OF BOMBAY
Decided on May 09,2017

State Of Maharashtra Through Special Land Acquisition Officer, Nashik Appellant
VERSUS
Santu Shivram Udar Respondents

JUDGEMENT

Shalini Phansalkar Joshi, J. - (1.) The challenge in this Appeal is to the Judgment and Order dated 26th February 1992 passed by the Reference Court of Joint District Judge at Nashik, thereby correcting its Award dated 11th September 1984 in Land Reference No.8 of 1984 and directing the State to pay the interest @ 15% p.a. from 19th February 1992 until the entire compensation amount is paid to the Respondents-Claimants or it is deposited in the Court.
(2.) Facts leading to this Appeal may be stated, in brief, as follows :- The Appellant - the State of Maharashtra has acquired the land, bearing Gat No.127, admeasuring area 2-75 situate at Village Kone, and admeasuring area 0-04.3 PK situate at Village Waghere, in Nashik District and belonging to the Respondents-Claimants, as per the Notification published on 17th July 1980, under Section 4 of the Land Acquisition Act, 1894. The Special Land Acquisition Officer made the Award. Against the Award passed by the Special Land Acquisition Officer, the RespondentsClaimants made a Reference under Section 18 of the LA Act. The Reference came to be decided by the Joint District Judge, Nashik, and the Award was passed by him on 26th February 1992, thereby enhancing the market value of the lands acquired from the Respondents-Claimants.
(3.) Pending this Reference before the Joint District Judge, Nashik, the Land Acquisition Act, 1894 came to be amended by the Amending Act No.68 of 1984 with effect from 24th September 1984. By the said Amending Act, certain additional benefits were given. By addition of subsection (1-A) to Section 23, additional component at the rate of 12% p.a. of the market value was provided for the first time. Similarly, by way of amendment in sub-section (2) of Section 23, the amount of solatium was increased from 15% to 30%. By making amendment in Section 34, the rate of interest was also increased from 6% to 9% for the first year after taking possession of the land, and 15% beyond the period of one year after taking possession till the payment of compensation amount.;


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