GITA SEN CHAUDHURY Vs. L.A. COLLECTOR, OFFICE OF THE DISTRICT MAGISTRATE & COLLECTOR
LAWS(TRIP)-2021-1-40
HIGH COURT TRIPURA
Decided on January 11,2021

Gita Sen Chaudhury Appellant
VERSUS
L.A. Collector, Office Of The District Magistrate And Collector Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. Kohinoor N. Bhattacharjee, learned counsel who appears on instruction of Mr. S. Pandit the conducting counsel for the appellant and Mr. R. G. Chakraborty, learned counsel appearing for the Belonia Nagar Panchayat, respondent No.2. This is a land acquisition appeal. The land in question was acquired vide notification dated 15.02.2011. The land measuring 0.07 acres of Bagan class of land situated at Plot Nos. 2927/8258/P, Khatian No. 2997 of Mouja T. K. Sarashima, under Santirbazar Sub-Division. The L.A. Collector awarded compensation @ Rs.11,00,000/- per kani for the land, Rs. 6,942/- for trees and crops and also awarded compensation of Rs.8,529/- for removal cost of huts along with statutory interests.
(2.) After the acquisition, the learned L.A. Collector, South Tripura, had conducted a proceeding. He prepared the assessment note. The claimant, the appellant herein being a land loser appeared before the L.A. Collector and submitted comparable sale deeds, the learned L.A. Collector, South Tripura also visited the spot, made inquiry and collected the comparable sale deeds.
(3.) Having heard the parties and considering the market price of the acquired land of the appellant, the learned L.A. Collector awarded compensation in favour of the appellant herein, @ Rs.11,00,000/- per kani and also awarded in other aspects as aforestated.;


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