MADANLAL (DECEASED) Vs. THE STATE OF MADHYA PRADESH AND OTHERS
LAWS(MPH)-2018-3-384
HIGH COURT OF MADHYA PRADESH
Decided on March 01,2018

Madanlal (Deceased) Appellant
VERSUS
The State of Madhya Pradesh and Others Respondents

JUDGEMENT

Vivek Rusia, J. - (1.) Appellant (since dead, now represented through legal heirs Kamlesh) have filed this appeal under Section 54 of the Land Acquisition Act, 1894 against the award dated 10.08.2002 passed by the 7th Additional District Judge, Indore against Reference Case No.25/2000 (Madanlal Vs. State of M.P.). Facts of the case in brief are as under:
(2.) The appellant was owner of land bearing Survey No.72/1/1 (area 0-17.5 acre) of Gram Rahukhedi, Tehsil Sanwer, District Indore.
(3.) That the notification under Section 4(1) of the Land Acquisition Act was published in the gazette notification dated 26.05.1989 for acquiring the land of Village Rahukhedi for the purpose of widening of Indore-Dewas National Highway No.3. Thereafter, notification under Section 6 of the Land Acquisition Act was published in the gazette notification dated 27.01.1989 by which the land of the petitioner as described above was acquired. On the basis of material available at the relevant time, the Land Acquisition Officer passed the award dated 04.06.1991 in Land Acquisition Case No.10-A-82/88-89 by assessing the amount of compensation of Rs.8640/- @ Rs.40,000/- per hectare.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.