TAHSILDAR LA MANGALAGIRI TQ GUNTUR DIST Vs. BOMMU ANJI REDDY
LAWS(APH)-1992-2-47
HIGH COURT OF ANDHRA PRADESH
Decided on February 13,1992

TAHSILDAR (LA), MANGALAGIRI TQ., GUNTUR DIST Appellant
VERSUS
BOMMU ANJIREDDY Respondents




JUDGEMENT

Radhakrishna Rao, J. - (1.)The Tahsildar (Land Acquisition), Mangalagiri, has filed this appeal against the order passed by the Principal Subordinate Judge, Guntur, dated 9-7-1985 in L.A.O.P.No.l9 of 1984 awarding a sum of Rs.50,000/- ner acre as compensation as against the amount of Rs.19.350/- per acre granted by the Land Acquisition officer. The claimant claimed Rs.2,00,000/- per acre.
(2.)An extent of Ac.6-97 cents of agricultural wet land situate in S.Nos. 158/A, 158/B, 158/C2 and 160/A at Atmakur village in Mangalagiri Taluq belonging to the claimant-Cross Objector was acquired for the purpose of providing house sites to the weaker sections of the society, by means of a Notification under Section 4(1) of the Land Acquisition Act, 1894 ('the Act' for brevity), which was published in the Gazette dated 15-5-1983. The possession of the land was taken on 25-11-1983. The Land Acquisition Officer after taking into account 5 sale transactions out of which the higher value was worked out at Rs.20,700/- per acre and Rs.18,000/- per acre fixed the compensation for the land acquired, treating it as agricultural land, at Rs.19,350/- per acre. By the date of the Notification the land acquired some importance due to formation of a by-pass road and- establishment of a convent school and also because of its proximity to Mangalagiri Municipality.
(3.)Before the learned Subordinate Judge, the claimant examined four witnesses including himself and marked 18 documents. Exs.X-1 to X-10 also were marked. On behalf of the Referring Officer, no witness was examined. On a consideration of the evidence the learned Subordinate Judge found that in view of the admitted value of Rs.50,000/- by the claimant both in the claim petition as well as in his evidence as P.W.I and as it is an agricultural land, fixed the compensation at Rs.50,000/- per acre and passed the award accordingly.
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