STATE OF WEST BENGAL Vs. MESSRS NORTH BROOK JUTE MILLS CO
LAWS(CAL)-1970-9-25
HIGH COURT OF CALCUTTA
Decided on September 22,1970

STATE OF WEST BENGAL Appellant
VERSUS
MESSRS NORTH BROOK JUTE MILLS CO Respondents

JUDGEMENT

- (1.) THESE four appeals have been heard analogously and they arise out of four L. A. Cases in the court of District Judge, Hooghly which were References under Section 18 of land Acquisition Act made by Collector of that district in L. A. Collector's case No. 56 (VI) of 1955-56 and 49 (V)of 1955-56. In each of those two cases there were two claimants claiming 4 share of compensation each and the collector made two awards in each of those L. A. Cases. There was no dispute regarding the share claimed by each claimant but the amount of compensation awarded by Collector was disputed, by both the claimants. There were therefore four, References! qonaeitning four awards made by Collector in those two L. A. Cases.
(2.) IN L. A. Case No. 56 (VI) of 1955-56 quantum of land acquired is 5. 183 acres. Collector awarded compensation at the rate of Rs. 1,200. 00 per acre total compensation in that case awarded by Collector being Rs. 4,000. 41 paise to one claimant and Rs. 4,000. 39 paise to the other. Out of that case reference No. 519 and 520 arose. F. A. No. 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. Collector awarded compensation at the rate of Rs. 1,200 per acre, total compensation in that case awarded being Rs. 3,306. 44 paise to one claimant and Rs. 3,306. 45 paise to the other. Out of that case Reference No. 793 and 794 arose. F. A. No. 133. of 1960 arises from Reference No. 7!j3 and F. A. No. 134 of 1960 arises frccm reference No. 794.;


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