CHAIRMAN NEYVELI LIGNITE CORPORATION LTD Vs. C GOVINDA PADAYACHI
LAWS(SC)-2006-4-62
SUPREME COURT OF INDIA
Decided on April 03,2006

CHAIRMAN, NEYVELI LIGNITE CORPORATION LTD Appellant
VERSUS
C.GOVINDA PADAYACHI Respondents


Referred Judgements :-

SUNDER VS. UNION OF INDIA [REFERRED TO]


JUDGEMENT

Altamas Kabir, J. - (1.)Leave granted.
(2.)Between 1975 and 1978, certain lands in the district of Cuddalore in the State of Tamil Nadu were notified for acquisition under Section 4(1) of the Land Acquisition Act, 1894 (hereinafter referred to as the Act ) for the purpose of expansion of the mines belonging to the appellant herein. In such notification, 0.22 acres of house sites and 0.78 acres of manavary dry lands, belonging to the respondent No. 1 herein, were acquired. The Land Acquisition Collector awarded compensation of Rs. 4,370.61 to the respondent No. 1 at the rate of Rs. 6,250/- per acre for house sites and Rs. 3,200/- per acre in respect of manavary dry lands, excluding solatium and interest.
(3.)Dissatisfied with the award of the Collector, the respondent No. 1 filed a reference petition, being L.A.O.P. No. 279/1982, before the Sub-Judge, Cuddalore, on 20th August, 1984. The Reference Court by its award increased the quantum of compensation to Rs. 50,000/- per acre for house sites and Rs. 40,000/- per acre for manavary dry lands, excluding solatium and interest.


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