P K SREEKANTAN Vs. P SREEKUMARAN NAIR
LAWS(SC)-2006-12-15
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on December 04,2006

P.K.SREEKANTAN Appellant
VERSUS
P.SREEKUMARAN NAIR Respondents





Cited Judgements :-

G NAGAMANI VS. SPECIAL TAHSILDAR METRO WATER BOARD POONAMALLEE [LAWS(MAD)-2013-9-263] [REFERRED TO]
U CHANDRAN S/O KANARAN VS. GOVERNMENT OF KERALA REPRESENTED BY CHIEF SECRETARY TO GOVERNMENT OF KERALA [LAWS(KER)-2017-12-127] [REFERRED TO]
N RAJARAMAN DIED VS. SPECIAL TAHSILDAR ADI DRAVIDAR WELFARE [LAWS(MAD)-2007-1-466] [REFERRED TO]
SAROJA VS. SPECIAL TAHSILDAR LAND ACQUISITION [LAWS(MAD)-2010-7-550] [REFERRED TO]
GENERAL MANAGER VS. PATEL ANNIL BACHUBHAI [LAWS(GJH)-2007-11-6] [REFERRED TO]
SUNIL KUMAR KHEMANI VS. STATE OF ASSAM [LAWS(GAU)-2021-12-77] [REFERRED TO]
G.C. NARAYANAPPA VS. STATE OF KARNATAKA [LAWS(KAR)-2023-1-605] [REFERRED TO]
R KONDASAMY NAIDU VS. K JANAKARAJ [LAWS(MAD)-2012-4-94] [REFERRED TO]
KANNAN VS. DISTRICT COLLECTOR VELLORE [LAWS(MAD)-2009-8-545] [REFERRED TO]
GENERAL MANAGER VS. PATEL ANIL BACHUBHAI [LAWS(GJH)-2008-4-128] [REFERRED TO]
NAGOSHA POCHHA @ NAGOSHA POSHETTY VS. SPECIAL DEPUTY COLLECTOR AND LAND ACQUISITION OFFICER [LAWS(APH)-2014-3-106] [REFERRED TO]
BANGALORE DEVELOPMENT AUTHORITY VS. B.S. VENUGOPAL [LAWS(KAR)-2023-7-507] [REFERRED TO]
PANCHALIYAMMAL VS. DISTRICT COLLECTOR VELLORE VELLORE DISTRICT [LAWS(MAD)-2009-8-131] [REFERRED TO]
OIL NATURAL GAS CORPORATION LTD VS. SANKARJI HEMAJI [LAWS(GJH)-2008-3-93] [REFERRED TO]
GENERAL MANAGER O N G C LTD VS. MANIBHAI DAHYABHAI PATEL [LAWS(GJH)-2014-5-90] [REFERRED]
RAMAKRISHNA MUDALIAR VS. SPECIAL TAHSILDAR [LAWS(MAD)-2010-7-120] [REFERRED TO]
G. GANAPATHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2014-2-195] [REFERRED TO]
MUNAWAR SULTANAS VS. GOSULA RAMULU [LAWS(TLNG)-2023-12-4] [REFERRED TO]
SHANKAR WAMANRAO VS. BHOYAR [LAWS(BOM)-2009-3-60] [REFERRED TO]
JAMEELA BEEVI VS. STATE OF KERALA [LAWS(KER)-2012-3-562] [REFERRED TO]
MADHUMATHI VS. SPECIAL DEPUTY COLLECTOR LAND ACQUISITION GREATER HYDERABAD MUNICIPAL CORPORATION [LAWS(APH)-2018-2-4] [REFERRED TO]
D LAKSHMINARAYANA RAO VS. D GOPALAKRISHNA RAO [LAWS(APH)-2010-3-58] [REFERRED TO]
K.V.KUNHIMOHAMMED VS. K.V.SHAIKUTTY [LAWS(KER)-2024-3-96] [REFERRED TO]
PAIRALA RAYAMALLU VS. STATE OF TELANGANA [LAWS(APH)-2017-8-16] [REFERRED TO]
CHINTAMAN BARBAJI DUPARE VS. VITHABAI DEORAOJI WAHANE [LAWS(BOM)-2009-3-35] [REFERRED TO]
ANAND KUMAR SHARMA VS. JAIPUR DEVELOPMENT AUTHORITY APPELLATE TRIBUNAL JAIPUR [LAWS(RAJ)-2009-12-8] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Challenge in this appeal is to the judgment of the Division Bench of the Kerala High Court allowing the appeal filed by the respondent Nos. 1 & 2 while dismissing the appeal filed by the appellants and the State.
(3.)Background facts in a nutshell are as follows: An extent of 2.81.20 Hectares of land comprised in Survey No.1780/1, 1780/4, 1780/9, 1781/1, 8, 9, 1889/1, 2 of the Kadakampally Village was acquired for the purpose of establishment of E.E.C. market at Anayara. Notification under Section 4(1) of the Land Acquisition Act, 1894 (in short the 'Act') was published on 29.5.1992. The possession of the land was taken on 23.7.1992 and an award was passed on 13.7.1992 fixing a total compensation of Rs.45, 08, 111/-. Dissatisfied with the compensation awarded, applications were filed before the Land Acquisition Officer for referring the matter for adjudication to the Reference Court.


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