JUDGEMENT

M. Sharma, J. - (1.)The writ petitioner Union of India has preferred this writ petition against the judgment and decree dated 19.6.87 and the amending order dated 4.6.88 passed by the Additional District Judge, Sonitpur in Misc. L.A. Case No. 61 of 1986.
(2.)The petitioner's case is that the Collector of Sonitpur by order dated 29.3.86 in the above mentioned LA case granted enhanced compensation @ Rs. 3,750.00 per bigha with a solitium @ Rs. 15% from the original compensation granted to the respondent Nos. 3 and 4 on 10.4.71 at Rs. 2,200.00 per bigha for which application was made by the respondent Nos. 3 and 4 after a long time, i.e. on 22.8.85 after acceptance of the compensation in 1971 in connection with Land Acquisition Case No. 19 of 1969-70 relating to acquisition of land of Bhitorporwa Village.
(3.)Against the award made by the Collector some other claimants (Bharati Koch and 8 others) preferred reference before the District Judge, Sonitpur, Tezpur who enhanced the compensation of Rs. 3,000.00 per bigha with 15% solatium, 6% interest per month. On appeal against the reference this Court finally disposed of the appeals (FA No. 326 to 334 of 1973) by order dated 23.5.85 and enhanced the compensation to Rs. 3,750.00 per bigha (Annexure I to the writ petition).


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