KARNAM NARASINGA RAO Vs. SPECIAL DEPUTY COLLECTOR FOR LAND ACQUISITION
LAWS(APH)-1992-2-58
HIGH COURT OF ANDHRA PRADESH
Decided on February 20,1992

KARNAM NARASINGA RAO Appellant
VERSUS
SPECIAL DEPUTY COLLECTOR FOR LAND ACQUISITION Respondents




JUDGEMENT

G.Radhakrishna Rao - (1.)Three O.Ps.viz., O.P.No.36 of 1968, 84 of 1973 and 83 of 1973 were tried together and disposed of by a common order dated 20-4-1983 by the Principal Subordinate Judge, Ananthapur.
(2.)So far as O.P.No.83 of 1973 is concerned it is a reference under Section 30 of the Land Acquisition Act and the three claimants therein who lost their case, have not preferred any appeal, as such, the determination of rights of the parties concerned has been finally settled.
(3.)A.S.N0.343 of 1985 is against the order in O.P.No.36 of 1968 and A.S,No.l5 of 1985 is against the orders in O.P.No.84 of 1973. The area covered under A.S.No.343 of 1985 in an extent of 28 acres 26 cents and under A.S.No.15 of 1985 it is 4 acres 02 cents.
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