STATE OF H.P.THROUGH COLLECTOR LAND ACQUISITION Vs. NOOR MOHD
LAWS(HPH)-1997-7-32
HIGH COURT OF HIMACHAL PRADESH
Decided on July 17,1997

STATE OF H.P.THROUGH COLLECTOR LAND ACQUISITION Appellant
VERSUS
NOOR MOHD Respondents




JUDGEMENT

A.L VAIDYA,J. - (1.)The aforesaid appeals have been directed against the same Award dated 11 -3 -1992 passed by the District Judge, Sirmaur District at Nahan, Himachal Pradesh. Hence these appeals are being disposed of through a common judgment.
(2.)Various parcels of lands owned by the claimant -respondents were acquired for the public purpose, namely, for the construction of Kala Amb -Nagal -Shakti1 road. Notification under Section 4 of the Land Acquisition Act (hereinafter to be called as "the Act") was published in the Rajpatra on 4 -9 -1982. The Land Acquisition Collector made the Award on 31 -10 -1985 and assessed the market value of the acquired land at the rate of Rs. 1310/ - per bigha for all types of lands, though the acquired lands were of different qualities. -
(3.)The claimants preferred separate petitions under Section 18 of the Act before the Land Acquisition Collector who referred the same for decision of the learned District Judge. The claimants assailed the Award given by the Land Acquisition Collector and demanded Rs. 30,000/ - per bigha as the market value for the acquired land.


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