DEPUTY DIRECTOR LAND ACQUISITION Vs. MALLA ATCHINAIDU
LAWS(SC)-2006-12-10
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on December 12,2006

DEPUTY DIRECTOR, LAND ACQUISITION Appellant
VERSUS
MALLA ATCHINAIDU Respondents


Referred Judgements :-

STATE OF GUJARAT VS. GOVIND MAMAIYA AND ORS. [REFERRED TO]
STATE OF HARYANA VS. GURCHARAN SINGH [REFERRED TO]
STATE OF BIHAR VS. NILMANI SAHU [REFERRED TO]
UNION OF INDIA VS. RAMPHAL [REFERRED TO]



Cited Judgements :-

SPECIAL TAHSILDAR ADI DRAVIDAR WELFARE VANDAVASI VS. ROSEBAI AMMAL [LAWS(MAD)-2008-9-450] [REFERRED TO]
STATE OF TAMIL NADU VS. SELVARAJ [LAWS(MAD)-2010-8-318] [REFERRED TO]
SPECIAL TAHSILDAR LA VS. VENUGOPAL PILLAI DIED KUPPANNA [LAWS(MAD)-2008-4-316] [REFERRED TO]
SUB COLLECTOR MANNARGUDI VS. EXECUTIVE OFFICER VEDARANYAM [LAWS(MAD)-2008-7-320] [REFERRED TO]
REVENUE DIVISIONAL OFFICER VS. UKTHAVEEDESWARASWAMI TEMPLE [LAWS(MAD)-2008-7-488] [REFERRED TO]
SPECIAL TAHSILDAR LAND ACQUISITION ADI DRAVIDAR WELFARE VELLORE VS. KUPPAMMAL [LAWS(MAD)-2008-7-547] [REFERRED TO]
SPECIAL TAHSILDAR LAND ACQUISITION VS. KRISHNAVENI AMMAL [LAWS(MAD)-2008-7-549] [REFERRED TO]
SPECIAL TAHSILDAR VS. V N PALANI CHETTY [LAWS(MAD)-2008-8-102] [REFERRED TO]
EXECUTIVE ENGINEER VS. SHASHI BHUSHAN [LAWS(UTN)-2019-5-177] [REFERRED TO]
MAJ. GEN. KAPIL MEHRA VS. UNION OF INDIA [LAWS(SC)-2014-10-32] [REFERRED TO]
SHAILESH KUMARI VS. AMOD KUMAR SACHAN [LAWS(ALL)-2016-5-178] [REFERRED TO]
RAMSWAROOP VS. JEETMAL [LAWS(MPH)-2010-11-22] [REFERRED TO]
LAND ACQUISITION COLLECTOR & ORS. VS. SMT. KANTA DEVI & ORS. [LAWS(HPH)-2018-7-119] [REFERRED TO]
SPECIAL TAHSILDAR ADI DRAVIDAR WELFARE VS. RAGHUPATHY [LAWS(MAD)-2008-7-550] [REFERRED TO]
SPECIAL TAHSILDAR L A ADI DRAVIDAR WELFARE POLUR VS. KUPPAN [LAWS(MAD)-2008-8-274] [REFERRED TO]
MUSSORIE DEHRADUN DEVELOPMENT AUTHORITY VS. CHANDRA DEVI [LAWS(UTN)-2014-4-19] [REFERRED TO]
SHANTI DEVI TIWARI VS. TOWN IMPROVEMENT TRUST [LAWS(MPH)-2008-2-74] [REFERRED TO]
ARKEY INVESTMENT PVT LTD VS. KAUSAR SULTAN ALIAS KOSAR SHAFIQUE [LAWS(MPH)-2011-7-59] [REFERRED TO]
PHOOLVATI DHARAMBIR AGGARWAL VS. COLLECTOR OF MADRAS [LAWS(MAD)-2009-12-557] [REFERRED TO]
ADDITIONAL SPECIAL TAHSILDAR LAND ACQUISITION OFFICER ADI DRAVIDAR WELFARE HARUR VS. P RANGANATHAN [LAWS(MAD)-2008-7-252] [REFERRED TO]
SPECIAL TAHSILDAR LA MMRD SCHEME VS. M ESWARI AMMAL [LAWS(MAD)-2008-8-367] [REFERRED TO]
SPECIAL TAHSILDAR VS. SAMAN [LAWS(MAD)-2009-10-450] [REFERRED TO]
P. RAMACHANDRAN NAIR VS. PRINCE THOMAS [LAWS(KER)-2016-4-104] [REFERRED TO]
RAJKOT MUNICIPAL CORPORATION THROUGH COMMISSIONER VS. RUDIBEN POPATBHAI [LAWS(GJH)-2011-5-161] [REFERRED TO]
STATE OF MAHARASHTRA VS. DAMU SHANKAR GORADE, SITABAI SHANKAR GORADE [LAWS(BOM)-2009-8-275] [REFERRED]
KOTAK MAHINDRA BANK LTD VS. STATE OF U P [LAWS(ALL)-2013-9-89] [REFERRED TO]
BALWAN SINGH (DEAD) VS. STATE OF HARYANA [LAWS(SC)-2022-5-68] [REFERRED TO]
SAJAN VS. STATE OF MAHARASHTRA [LAWS(SC)-2020-3-57] [REFERRED TO]
MAYA DEVI (D) THROUGH LRS & ORS. VS. THE STATE OF HARYANA [LAWS(SC)-2018-1-35] [REFERRED TO]
M/S GURU GOBIND SINGH REFINERIES LTD. VS. KARNAIL SINGH AND OTHERS [LAWS(P&H)-2014-9-217] [REFERRED TO]
SPECIAL TAHSILDAR ADI DRAVIDAR WELFARE ERODE VS. D SAKTHIVEL [LAWS(MAD)-2008-3-272] [REFERRED TO]
LAND ACQUISITION OFFICER SPECIAL TAHSILDAR ADI DRAVIDAR WELFARE KRISHNAGIRI VS. MUNUSAMY [LAWS(MAD)-2008-7-273] [REFERRED TO]
SPECIAL TAHSILDAR VS. G N GOVINDA CHETTY [LAWS(MAD)-2008-8-239] [REFERRED TO]
REVENUE DIVISIONAL OFFICER RANIPET VS. M ARUNACHALAM [LAWS(MAD)-2008-7-543] [REFERRED TO]
SPECIAL DEPUTY COLLECTOR AND LAND ACQUISITION OFFICER LA VS. M S GOPALAKRISHNAN [LAWS(MAD)-2008-7-545] [REFERRED TO]
DIRECTOR, WILDLIFE INSTITUTE OF INDIA VS. J.M. KAPOOR [LAWS(UTN)-2015-10-23] [REFERRED TO]
NAND KISHORE GARG VS. GOVT. OF NCT OF DELHI AND ORS. [LAWS(DLH)-2011-5-392] [REFERRED TO]
STATE OF HARYANA VS. ROHTAS [LAWS(SC)-2017-12-87] [REFERRED TO]
LALITHA BAI VS. SPECIAL TAHSILDAR [LAWS(MAD)-2008-9-159] [REFERRED TO]
SPECIAL TAHSILDAR ADI DRAVIDAR WELFARE SALEM VS. KANDASAMY [LAWS(MAD)-2008-9-196] [REFERRED TO]
LAND ACQUISITION OFFICER MAHE VS. ANITHA SANALKUMAR [LAWS(MAD)-2008-7-274] [REFERRED TO]
LALIT KISHORE VS. STATE OF H.P. & OTHERS [LAWS(HPH)-2018-6-101] [REFERRED TO]
LAND ACQUISITION OFFICER VS. THEKKIAMMAL ALIAS THIRUPPATHIAMMAL [LAWS(MAD)-2008-8-15] [REFERRED TO]
SPECIAL TAHSILDAR LAND ACQUISITION ADI DRAVIDAR WELFARE VS. BALAKRISHNAN [LAWS(MAD)-2008-8-161] [REFERRED TO]
LAND ACQUISITION OFFICER VS. SELVARAJ [LAWS(MAD)-2008-9-149] [REFERRED TO]
SPECIAL TAHSILDAR LA ERODE DISTRICT VS. SUBRAMANIAM [LAWS(MAD)-2011-3-657] [REFERRED TO]
ISHANANDA SARMA PHUKAN VS. DISTRICT COLLECTOR JORHAT [LAWS(GAU)-2009-11-35] [REFERRED TO]
BHIKABHAI S/O DECD NATHABHAI C VALAND VS. 3RD SPECIAL LAND ACQUISITION OFFICER [LAWS(GJH)-2012-8-161] [REFERRED TO]
GOA HOUSING BOARD VS. LUIS F. DE PIEDADE LOBO AND ORS. [LAWS(BOM)-2015-10-180] [REFERRED TO]
SURJAN SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2009-4-146] [REFERRED TO]
MANOJ KUMAR ETC. ETC. VS. STATE OF HARYANA AND OTHERS ETC. ETC. [LAWS(SC)-2017-9-155] [REFERRED TO]
REVENUE DIVISIONAL OFFICER VS. GIRIJAMMAL [LAWS(MAD)-2012-2-228] [REFERRED TO]
Sarswati Rohal VS. Land Acquisition Collector [LAWS(HPH)-2008-9-50] [REFERRED TO]
SURAJ NARREDU VS. BANGLORE TUF CLUB LIMITED [LAWS(KAR)-2021-11-111] [REFERRED TO]
SPECIAL TAHSILDAR VS. DURAISAMY NAICKER [LAWS(MAD)-2008-8-92] [REFERRED TO]
SPECIAL TAHSILDAR ADI DRAVIDAR WELFARE POLLACHI VS. PATCHA GOUNDER [LAWS(MAD)-2008-8-247] [REFERRED TO]
KANTIBHAI SOMABHAI VS. SPECIAL LAND ACQUISITION OFFICER [LAWS(GJH)-2023-9-27] [REFERRED TO]


JUDGEMENT

Dr. A. R. LAKSHMANAN, J. - (1.)Leave granted in SLP (C) No. 16443 of 1994.
(2.)The appellant in Civil Appeal Nos. 6497-6500 of 1994 is the Deputy Director, Land Acquisition and the respondents are Malla Atchinaidu and Ors. These appeals were preferred against the orders dated 31.12.1993 and 18.01.1994 in CRP No. 363 of 1992 and judgment and order dated 11.03.1994 in AS No. 147 of 1994 of the High Court of Andhra Pradesh. SLP No. 16443 of 1994 was filed by the respondents in CA Nos. 6497-6500 of 1994 against the judgment and order passed in AS No. 19 and 1992 dated 11.03.1994.
(3.)The facts herein are that, on 07.03.1982, an extent of Ac. 19.87 cents of dry land in Sy. Nos. 3/1 to 3/42 of Pisinikada Village, in the outskirts of Anakapalli Town, was acquired under section 4(1) of the Land Acquisition Act (hereinafter referred to as the Act), for the provision of house sites for the weaker sections. Urgency clause under Section 17(4) of the Act was invoked and a draft declaration under Section 6(1) was also published simultaneously on the same date.


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