SPECIAL DEPUTY COLLECTOR LAND ACQUISITION ANANTAPUR Vs. K KODANDARAMACHARLU
LAWS(APH)-1963-11-38
HIGH COURT OF ANDHRA PRADESH
Decided on November 01,1963

SPECIAL DEPUTY COLLECTOR LAND ACQUISITION, ANANTAPUR Appellant
VERSUS
K.KODANDARAMACHARLU Respondents

JUDGEMENT

- (1.) This is an appeal by the Land Acquisition Officer against the award made by the Court of the Subordinate Judge Anantapur enhancing the compensation upon a reference by the appellant under Section 18 of the Land Acquisition Act (1 of 1894), hereinafter called the Act. The only point urged by the learned Government Pleader on behalf of the appellant at the hearing is that the reference was incompetent as there was no application made under Section 18 of the Act by the respondent, Kodandaramacharlu, and therefore the lower Court ought to have declined to interfere with the award made by the appellant. ( The facts necessary to appreciate the contention are briefly these: On 22-12-1958, the appellant made his award fixing the market value of the wet lands acquired at Rs. 450.00 per acre and of the dry lands acquired at Rs. 50.00 per acre. On 29-12-1958, he made the reference to the lower Court under Section 18 of the Act. The reason stated for the reference was that in response to award enquiry notices issued, Kodandaramacharlu raised an objection to the valuation and wanted a reference to Court if he was not pair Rs. 5,000.00 per acre wet land and Rs. 120.00 per acre of dry owned by him" The said objection was raised in the respondents petition dated 4-11-1958 to the appellant, marked Exhibit B. 2. This was prior to the award and admittedly, the respondent did not file any such petition objecting to the amount of compensation after the appellant made the award on 22-12-1958.
(2.) Section 18 of the Act is in the following terms: 18(1) "Any person interested who has not accepted the award may, by written application to the Collector, require that the matter be referred by the Collector for the determination of the Court, whether his objection be to the measurement of the land, the amount of compensation, the persons to whom it is payable, or the apportionment of the compensation among the persons interested.
(3.) The application shall state the grounds on which objection to the award is taken: Provided that every such application shall be made ............................................. (a) if the person making it was present or represented before the Collector at the time when he made his award, within six weeks from the date of the Collectors award: (b) in other cases, within six weeks of the receipt of the notice from the Collector under Section 12, sub-section (2), or within six months from the date of the Collectors award, whichever shall first expire." The period of limitation for an application under section 18 (1) is extended to six months in cases falling under proviso (b), but this does not assist the respondent as he did not file an application even within the extended period.;


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