AGARTALA MUNICIPAL CORPORATION Vs. SEBAK SHARMA
LAWS(TRIP)-2021-2-46
HIGH COURT TRIPURA
Decided on February 18,2021

Agartala Municipal Corporation Appellant
VERSUS
Sebak Sharma Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. TD Majumder, learned senior counsel assisted by Mr. T. Halam, learned counsel for the appellant- AMC. Also heard Mr. UK Majumder, learned counsel for the claimant-respondents as well as Mr. PS Roy, learned counsel for the respondent-LA Collector.
(2.) By virtue of a notification under Section 4 of the LA Act, dated 05.06.2012, the questioned land was acquired belonging to the claimant-respondents for construction of 'Ground Water Treatment Plant and Overhead Tank' at Jogendranagar, Aralia under Bishalgarh Subdivision, Sepahijala District situated within Agartala Municipal Corporation area.
(3.) After acquisition, being noticed, the land owners i.e. the respondents herein had appeared before the LA Collector. Upon hearing, the LA Collector had determined the market price of the land @Rs. 7,50,000/- per kani. The claimant-respondents were not satisfied with the offer made by the LA Collector and, hence, they had sought for reference under Section 18 of the LA Act. Before the reference court i.e. the court of learned LA Judge, the respondents herein being the claimants had filed claim statements demanding that the market price of the land would be at Rs. 80 lakh per kani.;


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