MS.SHOBHA SHALIGRAM KADU Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-10-39
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on October 31,2017

Ms.Shobha Shaligram Kadu Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.B.SHUKRE,J. - (1.) This is an appeal preferred by the appellant challenging the judgment and order dated 20th August, 2003, passed by the Civil Judge, Senior Division, Yavatmal, in Land Acquisition Case No.48/1998. By this award, the Reference Court granted enhanced compensation for the compulsory acquisition of the land of the appellant situated at village Pratappur, Tq. Babulgaon, District Yavatmal at the rate of Rs.40,000/- per hectare for the acquired land Gat No.68.
(2.) Learned counsel for the appellant submits that for the adjoining land situated at Thalegaon, Tq. Babulgaon, District Yavatmal was acquired for the same project and under same Section 4 Land Acquisition Act Notification a Division Bench of this Court fixed the rate of that land at Rs.1,15,000/- her hectare. He submits that it being an adjoining land and also similarly situated, as the land involved in the present appeal, the present appeal could also be decided on similar lines. Shri A.B. Patil, learned counsel for respondent No.3 is in agreement and so is learned A.G.P. for the respondent Nos.1 and 2.
(3.) On going through the judgment of the Division Bench of this Court rendered in First Appeal No.362/2012 on 29.6.2017, I find substance in the submission made across the bar by the learned counsel for the appellant. Therefore, I have no hesitation in holding that this case is also covered squarely by the view taken by the Division Bench of this Court in the said first appeal and as such this appeal has to be decided in terms thereof.;


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