UNION OF INDIA Vs. PARAS RAM
LAWS(HPH)-1979-6-2
HIGH COURT OF HIMACHAL PRADESH
Decided on June 14,1979

UNION OF INDIA Appellant
VERSUS
PARAS RAM Respondents

JUDGEMENT

T.U.MEHTA,C.J. - - (1.) All these first appeals arise out of the common judgment recorded by the District Judge, Mandi in various land reference petitions preferred before him under section 18 of the Land Acquisition Act. The references commonly dealt with by the learned District Judge are 19 in number. It is an admitted fact that all these references were consolidated and some evidence was recorded and eventually they have been disposed of by the learned District Judge by a common judgment/
(2.) Facts of the case are that the State Government issued notification under section 4 of the Land Acquisition Act proposing to acquire in all 311 bighas and 11 biswas of land situated in the locality knwon as Ropa at Sundernagar town. The acquisition was made for the construction of B. S. L. Hydel Channel and the above referred notification under section 4 was issued on the December, 1965. Ultimately, out of the above referred land of 311 bighas and 11 biswas, only the land measuring 295 bighas and 10 biwaswas actually acquired as per notification issued under section 6 of the Land Acquisition Act on 29th December, 1967. It is an admitted fact that these 19 references cover apart of the land so acquired. These 19 references have been preferred by different owners who own different parcels of land.
(3.) After the said acquisition, the Land Acquisition Officer offered compensation by his award on 8th June, 1972. He made the offer at the flat rate of Rs. 4,000 per bigha for every type of land acquired.;


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