TEJ RAM JAG RAM Vs. UNION OF INDIA
LAWS(P&H)-1957-8-5
HIGH COURT OF PUNJAB AND HARYANA
Decided on August 26,1957

TEJ RAM JAG RAM Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) THESE are thirteen petitions filed under Article 226 of the Constitution by person owning land in a village called Chiragh Delhi challenging the validity of the acquisition proceedings culminating in the award of the Land Acquisition Collector dated the 26th of February 1957 by which an area of 141 bighas 16 biswas of land situated in the village was acquired, including the various holdings of the present petitioners.
(2.) THE petitioner's case is that in the later part of 1954 respondent No. 3 the Dayalbagh cooperative House Building Society Limited, Delhi, which is admittedly a society registered under the Co-operative Societies Act, had been negotiating with various land owners of Chiragh delhi for the purchase of land for the purpose of carrying out its house-building scheme, but the negotiations did not lead to anything as the Society considered that the price being asked for the land was too high. The petitioners naturally maintain that the Society was not willing to pay the market value of the land, but be that as it may, the Society reported to the Registrar, co-operative Societies that it had not been able to buy the land required to carry out its scheme because the price demanded was too high.
(3.) THEREAFTER the Chief Commissioner of Delhi issued a notification dated 19-3-1955 under section 4 of the Land Acquisition Act notifying that a certain area of land situated in Chiragh delhi was to be acquired for the construction of houses for the Dayalbagh Co-operative House building Society. The land belongs to 33 owners, of whom only 13 are now challenging the proceedings.;


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