NET RAM Vs. UNION OF INDIA
LAWS(DLH)-1995-7-96
HIGH COURT OF DELHI
Decided on July 18,1995

NET RAM Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

STATE OF MADRAS VS. A M NANJAN [REFERRED]



Cited Judgements :-

UNION OF INDIA VS. RAJIV GUPTA [LAWS(DLH)-2001-10-17] [RELIED ; 13.59 (1995) DLT 569. (RELIED) [PARA 41] 14. AIR 1967 J AND K 44. (RELIED) [PARA42]]


JUDGEMENT

M.K.Sharma,J. - (1.)This is an appeal filed by the appellant/claimant under Section 54 of the Land Acquisition Act, 1894 (hereinafter called the Act) against the determination of compensation payable to the claimant/appellant under the award dated 14.1.1980 in LAC No. 207/1975 passed by the Additional District Judge, Delhi for his land at Village Bahapur, Delhi, acquired for public purpose under notification dated 13.11.1959 under Section 4 of the Land Acquisition Act.
(2.)By the aforesaid notification issued under Section 4 of the Land Acquisition Act a total land measuring 25 bighas 14 biswas was acquired and compensation was assessed as per award No. 1294. The Land Acquisition Collector divided the entire land into 4 blocks and determined the market value at Rs. 6,000.00 , Rs. 4,500 .00 , Rs. 3,500.00 and Rs. 2,500.00 per bigha with the land placed in the aforesaid 4 blocks. The land acquired and involved in the present appeal was categorised in blocks 2 & 4 respectively.
(3.)On reference, the Additional District Judge through the impugned award enhanced the compensation amount and determined the same at Rs. 16,000.00 per bigha for block 2 land and Rs. 12,000.00 per bigha for block 4 land, following the ratio of the decision in the case of Chhajju v. Union of India, RFA No. 463 /1979 decided on 3.12.1979.
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