VIDYA DEVI Vs. STATE OF HIMACHAL PRADESH
LAWS(SC)-2020-1-15
SUPREME COURT OF INDIA
Decided on January 08,2020

VIDYA DEVI Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents





Cited Judgements :-

SHRI KEHAR SINGH VS. GOVT. OF NCT OF DELHI [LAWS(DLH)-2021-8-13] [REFERRED TO]
DURGA SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-11-100] [REFERRED TO]
VEENA SINGH VS. UNION OF INDIA [LAWS(CHH)-2021-1-76] [REFERRED TO]
SUKH DUTT RATRA VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2022-4-10] [REFERRED TO]
TENZING SAMCHOK BHUTIA VS. HEALTH CARE & FAMILY WELFARE DEPARTMENT, GOVERNMENT OF SIKKIM [LAWS(SIK)-2021-11-8] [REFERRED TO]
OM PARKASH & ANOTHER VS. STATE OF H. P. [LAWS(HPH)-2020-10-13] [REFERRED TO]
STATE OF M.P. VS. GHISILAL [LAWS(SC)-2021-11-45] [REFERRED TO]
BASHIR AHMAD FARGODOO VS. STATE OF JAMMU & KASHMIR [LAWS(J&K)-2021-8-70] [REFERRED TO]
SHIRDI NAGAR PANCHAYAT, SHIRDI VS. APPASAHEB NARAYAN CHAUDHARI [LAWS(SC)-2022-8-21] [REFERRED TO]
B. K. RAVICHANDRA AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(SC)-2020-11-32] [REFERRED TO]
G.S. SACHIDANANDA MURTHY VS. STATE OF KARNATAKA [LAWS(KAR)-2022-2-45] [REFERRED TO]
PARASRAM SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-8-46] [REFERRED TO]
SURENDRA NATH SINGH, VS. BHARAT COKING COAL [LAWS(JHAR)-2020-10-23] [REFERRED TO]
NARENDRASINH VIRENDRASINH JADAV VS. COLLECTOR-PANCHMAHAL [LAWS(GJH)-2021-11-388] [REFERRED TO]
EROS GRAND RESORTS & HOTELS PVT LTD. VS. GOVERNMENT OF NCT OF DELHI AND ANR. [LAWS(DLH)-2020-6-129] [REFERRED TO]
KALYAN NAGAR CO-OPERATIVE HOUSING SOCIETY VS. STATE OF TELANGANA [LAWS(TLNG)-2021-6-90] [REFERRED TO]
APPASAHEB NARAYAN CHAUDHARI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-9-307] [REFERRED TO]
KHUSHALI VAMAN PALKAR VS. STATE OF GOA [LAWS(BOM)-2022-6-163] [REFERRED TO]
JAGDAMBA SYNTHETICS VS. ASWANI BUILDERS [LAWS(BOM)-2022-4-143] [REFERRED TO]
MADHUKANT VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-12-20] [REFERRED TO]
AJET ALI BAIDYA ALIAS AJET BAIDYA VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-5-52] [REFERRED TO]
MARIO COTTA PEREIRA VS. STATE OF GOA [LAWS(BOM)-2022-8-108] [REFERRED TO]
PAUL PANJIKKARAN VS. TALUK SUPPLY OFFICER, CHALAKUDY [LAWS(KER)-2022-4-18] [REFERRED TO]
RAJESH KAPOOR VS. OFFICE OF THE LD. PRINCIPAL DISTRICT AND SESSIONS JUDGE [LAWS(DLH)-2022-5-142] [REFERRED TO]
ALOK LAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-6-9] [REFERRED TO]


JUDGEMENT

INDU MALHOTRA,J. - (1.)Delay condoned. Leave granted. The Appellant now almost 80 years old, was undisputedly the owner of land admeasuring about 3.34 Hectares comprised in Khata/Khatuni No. 105 min/127, Khasra No. 70 in Tika Jalari Bhaddirain, Mauja Jalari, Tehsil Nadaun, Dist. Hamipur, Himachal Pradesh.
(2.)The Respondent­State took over the land of the Appellant in 1967­68 for the construction of a major District Road being the Nadaun ­ Sujanpur Road, a major District Road without taking recourse to acquisition proceedings, or following due process of law. The construction of the road was completed by 1975.
(3.)The Appellant, being an illiterate widow, coming from a rural background, was wholly unaware of her rights and entitlement in law, and did not file any proceedings for compensation of the land compulsorily taken over by the State.
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