STATE OF WEST BENGAL Vs. NORTHBROOK JUTE MILLS COMPANY LTD
LAWS(CAL)-1970-9-55
HIGH COURT OF CALCUTTA
Decided on September 22,1970

STATE OF WEST BENGAL Appellant
VERSUS
NORTHBROOK JUTE MILLS COMPANY LTD Respondents

JUDGEMENT

- (1.) These four appeals have been heard analogously and they arise out of four Land Acquisition cases in the Court of the District Judge, Hooghly, which were References under Section 18 of the Land Acquisition Act made by the Collector of that district in Land Acquisition Collector's cases Nos. 56(V)I of 1955-56 and 49(V) of 1955-56. In each of these two cases there were two claimants claiming 1/2 share of compensation each and the Collector made two awards in each of those Land Acquisition cases. There was no dispute regarding the share claimed by each claimant, but the amount of compensation awarded by the Collector was disputed by both the claimants. There were, therefore, four References concerning four awards made by the Collector in those two Land Acquisition cases.
(2.) In L.A. Case No. 56(V)I of 1955-56 quantum of land acquired is 5183 acres. The Collector awarded compensation at the rate of Rs. 1,200 per acre, total compensation in that case awarded by the Collector being Rs. 4,000-41 P. to one claimant and Rs. 4,000-39 P. to the other. Out of that case References Nos. 519 and 520 arose. F.A. Nor 131 of 1960 arises from Reference No. 519 and F.A. No. 132 of 1960 arises from Reference No. 520.
(3.) In L.A. Case No. 49(V) of 1955-56 quantum of land acquired is 4.204 acres. The Collector awarded compensation at the rate of Rs. 1,200 per acre, total compensation in that case awarded being Rs. 3,306-44 p. to one claimant and Rs. 3,306-45 P. to the other. Out of that case References Nos. 793 and 794. arose. F.A. No. 133 of 1960 arises from Reference No. 793 and F.A. No. 134 of 1960 arises from Reference No. 794.;


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