PUTUL KACHARI AND 2 ORS Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-7-87
HIGH COURT OF GAUHATI
Decided on July 25,2018

Putul Kachari And 2 Ors Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Prasanta Kumar Deka, J. - (1.) Heard Mr. H. Das, the learned counsel for the appellants and Dr. B. N. Gogoi and Ms. S. Chakraborty, the learned Standing Counsel for the respondents, Railway.
(2.) These appeals are against the common judgment and order dated 29.06.2013 (31.07.2013) passed in L.A. Case No.20, 27, 3, 15, 4, 12, 36, 8, 44 and 11 of 2010 passed by the learned District Judge, Goalpara. The said reference cases under Section 18 of the Land Acquisition Act, 1894 (hereinafter referred to as the Act) were preferred by the respective appellants challenging the award dated 18.12.2009 of the Deputy Collector, Goalpara in L.A. Case No.5/08-09 whereby the said Deputy Collector acquired the land of the appellants on the basis of the Government notification No.RLA-6/2009/4 dated 13.01.2009 and the declaration vide RLA-6/09/7 dated 08.05.2009. The respective L.A. Cases of the appellants, the area of land acquired and the assessed values are given herein below: CHART OF CASES Sl. No. L.A. Appeal No. and Name of the Parties L.A. Case No. Total Land Rate per Bigha (in Rs.) Total amount (in Rs.) Date of Judgment 1. L.A. Appeal No.2/2014 Bimal Kumar Rabha -Versus State of Assam and 2 Ors. L.A. Case No.20/2010 i) 1B 15L ii) 1B 4K 1,50,000/- 2,20,000/- 8,07,270/- 29.06.2013 2. L.A. Appeal No.4/2014 Dharanidhar Basumatary -Versus State of Assam and 2 Ors. L.A. Case No.27/2010 10B -- 31,240/- 29.06.2013 3. L.A. Appeal No.5/2014 Ganak Chandra Rabha -VersusState of Assam and 2 Ors. L.A. Case No.3/2010 i) 1B 5K ii) 4K 15L 1,50,000/- 2,20,000/- 5,20,430/- 29.06.2013 4. L.A. Appeal No.6/2014 Kamal Chandra Roy -VersusState of Assam and 2 Ors. L.A. Case No.15/2010 1B 1K 15L 2,20,000/- 3,90,500/- 29.06.2013 5. L.A. Appeal No.7/2014 Someswar Rabha -VersusState of Assam and 2 Ors. L.A. Case No.4/2010 2B 4K 15L 2,20,000/- 9,21,580/- 29.06.2013 Page No.# 10/15 6. L.A. Appeal No.63/2014 Putul Chandra Kachari -VersusState of Assam and 2 Ors. L.A. Case No.12/2010 i) 1B 15L ii) 4K 15L 1,50,000/- 2,20,000/- 8,98,150/- 31.07.2013 7. L.A. Appeal No.65/2014 Kowshalya Rabha -VersusState of Assam and 2 Ors. L.A. Case No.36/2010 1K -- 1,66,001/- 31.07.2013 8. L.A. Appeal No.66/2014 Sanjoy Kumar Kachari -VersusState of Assam and 2 Ors. L.A. Case No.8/2010 1B 10L 2,20,000/- 1,15,300/- 31.07.2013 9. L.A. Appeal No.67/2014 Dharanidhar Basumatary -VersusState of Assam and 2 Ors. L.A. Case No.44/2010 3K 2,20,000/- 4,68,600/- 31.07.2013 10. L.A. Appeal No.68/2014 Raja Basumatary -VersusState of Assam and 2 Ors. L.A. Case No.11/2010 10L Bhiti Land 2,20,000/- 78,100/- 31.07.2013 Rs.2,20,000/- per Bigha for Bhiti Land and Rs.1,50,000/- per bigha for Agricultural Land along with 30% solatium and 12% interest situated at village-Dudhnoi in the district of Goalpara, Assam.
(3.) While fixing the amount payable as compensation the said Deputy Collector assessed Rs.2,20,000.00 per bigha for Bhiti (residential) land and Rs.1,50,000.00 per bigha for agricultural land along with 30% solatium and 12% interest situated at village-Dudhnoi in the district of Goalpara, Assam.;


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