IN-CHARGE, HR-ER Vs. HARADHAN MAJUMDER
LAWS(TRIP)-2021-2-47
HIGH COURT TRIPURA
Decided on February 18,2021

In-Charge, Hr-Er Appellant
VERSUS
HARADHAN MAJUMDER Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. AL Saha, learned counsel for the appellant- ONGC as well as Mr. P. Gautam, learned counsel for the respondent no. 5- LA Collector.
(2.) This is an appeal against the judgment and award dated 03.06.2019 passed by the learned LA Judge, Sonamura, Sepahijala in case No. Misc (LA) 33 of 2014 whereby and whereunder the learned LA Judge has enhanced the rate of compensation for the acquired land.
(3.) Briefly stated, by virtue of notification under Section 4 of the LA Act, vast lands were acquired by the LA Collector for construction of GCS Trishna under Sonamura Sub-Division, Sepahijala. The LA Collector had awarded compensation for the acquired land at Rs. 1 lakh per kani. The land was classified as nal class of land. Being dissatisfied with the award passed by the LA Collector, the respondents no. 1 to 4 herein had prayed for reference. In the reference court i.e. before the court of learned LA Judge, claim statements were filed by the respondents no. 1 to 4.;


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