CHATRATHI KANAKA DURGA Vs. SPECIAL TAHSILDAR
LAWS(APH)-2019-10-47
HIGH COURT OF ANDHRA PRADESH
Decided on October 22,2019

Chatrathi Kanaka Durga Appellant
VERSUS
SPECIAL TAHSILDAR Respondents


Referred Judgements :-

SUNDER VS. UNION OF INDIA [REFERRED TO]
GURPREET SINGH VS. UNION OF INDIA [REFERRED TO]
CHHANGA SINGH VS. UNION OF INDIA [REFERRED TO]


JUDGEMENT

M Ganga Rao, J. - (1.)This Civil Revision Petition is filed by the decree holder, against the order dated 29.01.2007 passed in E.P.No.08 of 2002 in L.A.O.P.No.234 of 1987 by the Senior Civil Judge, at Nuzivd, whereby ordered for recovery of amount of Rs.71,050-55p by the Decree Holder (for short herein after referred as D.Hr) from the Judgment Debtor (for short herein after referred as J.Dr), by way of attachment of schedule movable property of the J.Dr., and where as the D.Hr filed the execution petition for recovery of decretal amount of Rs.4,44,821-83p from the J.Dr, by attaching the schedule movable properties of the J.Dr and for realization of the decretal amount and for costs.
(2.)The brief facts of the case are that the Special Tahsildar, Land Acquisition Officer, Bandar, J.Dr acquired lands of the petitioners to the extent Ac.8.59 cents, under the provisions of the Land Acquisition, 1894, thereafter Award No.1/73, dated 30.04.1973 was passed and on reference, the Reference Court passed award and decree in O.P.234/1987 on 19th April, 2001, enhancing the compensation from Rs.4000/- to Rs.6000/- per Acre, and the claimants also entitled statutory benefits under the Amendment Act 68 of 1984, solatium 30%, additional market value 12 % and interest at the rate of 9% for the period of one year from the date of taking possession and at 15% thereafter till payment of the enhanced quantum of compensation.
(3.)The petitioners being D.Hrs filed the E.P.No.8 of 2002 in L.A.O.P.No.234/87 for recovery of decretal amount of Rs.4,44,821-83ps, from the J.Dr.
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