L A O Vs. CH S PRABHAKARAM
LAWS(APH)-1992-10-23
HIGH COURT OF ANDHRA PRADESH
Decided on October 12,1992

LAND ACQUISITION OFFICER Appellant
VERSUS
CH.SEETHARAMA PRABHAKARAM Respondents


Referred Judgements :-

HINDUSTAN OIL CO. LTD.,VS. SPECIAL DEPUTY COLLECTOR (LAND ACQUISITION) [REFERRED TO]
PERIYAR AND PAREEKANNI RUBBERS LIMITED VS. STATE OF KERALA [REFERRED TO]


JUDGEMENT

- (1.)The Government have preferred this, appeal against the award of compensation at Rs.40,000/- per acre for the area of 79 cents, in R.S. No. 459 / 3A and 24 cents in R.S,No. 459 / 4B of Gunupudi (v) in West Godavari district.
(2.)It is stated that in cluding the lend concerned with this appeal, a ot talextent of Ac.4-36 cents belonging to two - other claimants was also acquired under the same notification issued under Section 4(1) of the Land Acquisitipn Act on 28-7-1976. By award dt. 31-8-76 the Land Acquisition Officer has awarded compensation at Rs.5,660/- per acre for the land and at Rs.3,500/- for the tree situated in R.S.No.459/3A.
(3.)Challenging that compensation, the appellant here in sought a reference under Section 13 of the Land Acquisition Act. The learned Subordinate Judge relying upon the evidence of P.W. 2 to the effect that the acquired land is lower in level that the road by' three feet and that the acquiredland requires a lot of amount for levelling the road upto the road level, awarded compensation of Rs,40,000/- per acre.
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