CHETU Vs. UNION OF INDIA
LAWS(SC)-1990-10-62
SUPREME COURT OF INDIA
Decided on October 26,1990

CHETU Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)- Special leave granted.
(2.)Heard counsel for the parties. We are of the view that in the circumstances of the case and in the light of the earlier orders of the High Court dated 22nd March, 1979, the appellants are entitled to the full compensation as awarded by the High Court in the aforesaid judgment, subject to payment of the correct Court-fee in relation to that amount.
(3.)Accordingly, whatever balance is payable to the appellants, in terms of the judgment of the High Court dated 22-3-1979, must be paid to them on condition that they deposit the balance Court-fee payable by them within two months from today, failing which this appeal shall stand dismissed.
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