SPECIAL DEPUTY COLLECTOR LAND ACQUISITION SSP KURNOOL Vs. D RAMAN A REDDY
LAWS(APH)-1992-3-55
HIGH COURT OF ANDHRA PRADESH
Decided on March 31,1992

SPECIAL DEPUTY COLLECTOR LAND ACQUISITION, SSP KURNOOL Appellant
VERSUS
D.RAMANA REDDY Respondents




JUDGEMENT

Radhakrishna Rao, J. - (1.)These appeals relate to the lands that have been submerged in connection with Srisailam Hydro-Electrict Projects. All the lands in Thummaluru, Beeravolu; Sathamkota; Sahavaripally, Prathakotu, Sangameswaram villages have been acquired since the whole of the villages were going to be submerged. The claimants are the respondents in these appeals.
(2.)For convenience sake, we shall take the relevant facts in A S No. 10 of 91 which arises out of OP No. 574 of 87 on the file of the Subordinate Judge Court, Atmakur, Kurnool Dist. The land is situate in Tummalur village of Atmakur Taluk. The entire village is submerged. The nature of the land is house and house site. The Notification under Sec. 4 of the Land Acquisition Act, 1894, '(the Act' for brevity) was issued on 25-11-77. After following the procedure the Land Acquisition Officer passed the Award Dt: 10-11-78. The Land Acquisition Officer mainly relied upon Ex. B-6 the Valuation Statement fixing the value of the buildings and Ex. B7 CLR Circular in regard to the fixation of vacantsite, fixed the market value of the dry lands in the village accepting the value awarded by the High Court in its judgment dt. 25-8-76 fixed the value at Rs.2.250/- per acre and value of the house sites at Rs. 2,810-50 ps. per acre which comes to 0.06 paise per Sq. Feet.
(3.)On reference the Civil Court enhanced the compensation by three times the value fixed by the Land Acquisition Officer, relying upon a sale deed dt. 25-7-60 marked as Ex. A-1 in the case under which 3 cents of land situate in Ganapuram village was sold at the rate of Rs. 3.000/- per cent. The Civil Court also granted all the additional benefits under the Amending Act 68/84 and also additional market value at 12% per annum.
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