ANAKAPALLI HOLY FIRE CHURCH WELFARE ASSOCIATION Vs. UNION OF INDIA
LAWS(APH)-2019-11-13
HIGH COURT OF ANDHRA PRADESH
Decided on November 07,2019

Anakapalli Holy Fire Church Welfare Association Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

COMPETENT AUTHORITY VS. BARANGORE JUTE FACTORY [REFERRED TO]


JUDGEMENT

D.V.S.S. Somayajulu, J. - (1.)This writ petition has been filed by the petitioners, under Article 226 of the Constitution of India, seeking a relief that the action of the respondents in proposing to acquire the petitioners' land and by demolishing the existing Church by virtue of the notification, dated 20.06.2017 and the Award No.46/2018, dated 05.11.2018, as illegal, arbitrary and contrary to the provisions of the National Highways Act, 1956, etc.
(2.)This Court has heard Sri V.V. Satish, learned counsel appearing for the petitioners; Sri B. Krishna Mohan, learned Assistant Solicitor General of India for 1st respondent; Sri S.S. Varma, learned standing counsel for National Highway Authority of India appearing for 2nd respondent and the learned Government Pleader for Land Acquisition appearing for respondents 3 and 4.
(3.)The 1st petitioner before this Court is a Registered Society. The 2nd petitioner is the President of the said Society and she is the deponent of the affidavit (2nd petitioner herein). According to the affidavit, the 2nd petitioner's husband purchased the property, which is the subject matter of the dispute, by way of a registered sale deed vide document No.4842/2010, for an extent of Ac.0-10 cents in Survey No.12/2 of Anakapalle. This was in turn conveyed to the 2nd petitioner under a registered sale deed vide document No.1323/2016.
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