YOUNG LAI ASSOCIATION Vs. STATE OF MIZORAM
LAWS(GAU)-2018-2-127
HIGH COURT OF GAUHATI
Decided on February 22,2018

Young Lai Association Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

N Sailo, J. - (1.) Heard Mr. C. Lalfakzuala, the learned counsel for the petitioner and Mr. Samuel Vanlalhriata Chhangte, the learned Govt. Advocate appearing for all the respondents.
(2.) The petitioner by the name of Young Lai Association (YLA) is before this Court with a prayer for a direction to the respondents to pay solatium and interest on the amount awarded and paid to the petitioner under the Land Acquisition Act, 1894. At the outset, it is also observed that the petitioner have placed reliance upon three orders of this Court i.e. WP (C) 109/2014, WP (C) 110/2014 and WP (C) 119/2014 to say in matters of similar nature, this Court had directed the respondents to take steps for payment of solatium as well as interest at the rate of 30% and 12% respectively to the petitioner within a period of 6 (six) months from the date of the orders.
(3.) Land was acquired by the Mizoram State Government represented by the Public Works Department, for construction of New 2-Lane Highway from NH-54 near Lawngtlai to Indo-Myanmar Border in Mizoram to support Kaladan Multi-Modal Transit Transport Project in Phase 'A' of SARDP-NE. Pursuant to issue of Notification under Section 4 and declaration under Section 6 of the Land Acquisition Act, 1894 a Draft Award was prepared to the tune of Rs. 46,059,673/- which included amongst others, an Additional 12% interest on the principal amount. Pursuant thereto, apportionment of the amount was made in favour of the land owners as indicated in the Chart annexed to the writ petition at page 13. It appears from the Chart that the name of the petitioner organization figures at serial No. 33 and the compensation awarded stands at Rs. 54,00,000.00/- (Rupees fifty four lakhs only). The petitioner submits that the said amount has since been received from the concerned authority.;


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