REVENUE DIVISIONAL OFFICER GADWAL Vs. RAJA J RAMESWARA RAO
LAWS(APH)-1992-4-41
HIGH COURT OF ANDHRA PRADESH
Decided on April 13,1992

REVENUE DIVISIONAL OFFICER Appellant
VERSUS
RAJA J.RAMESWARA RAO Respondents





Cited Judgements :-

P RAM REDDY VS. L A O HUDA [LAWS(APH)-1993-4-1] [REFERRED TO]
B NARASIMHA REDDY VS. R D O [LAWS(APH)-1995-9-63] [REFERRED TO]


JUDGEMENT

G.Radhakrishna Rao, J. - (1.)As these three appeals arise out of a common order dated 25-4-1986 in O.P. No. 16/84 on the file of the Subordinate Judge at Gadwal, all of them are being disposed of together.
(2.)An extent of Ac.3.36guntasof dry land covered by S.No. 1142 in Wanaparthy village in Mahaboobnagar District was acquired by means of a notification dated 8-3-1979 under Section 4(1) of the Land Acquisition Act for the purpose of construction of an R.T.C. bus-stand. The Land Acquisition Officer passed an award on 19-6-1981 fixing me market value at Rs.1-60 paise per square yard. On reference, the civil court passed an order on 25-4-1986 fixing the market value at Rs.50/- per square yard. Aggrieved by the said award the claimants as well the beneficiary i.e., the A.P.S.R.T.C. preferred these appeals.
(3.)The Land Acquisition Officer considering the potential items and particularly relying upon Exs.A-14 and A-15 sale deeds, awarded a sum of Rs.1-60 Ps. per square yard towards compensation. On reference, in the Civil Court, the claimants claimed compensation at the rate of Rs.100/- per square yard. As many as 15 documents were marked on behalf of the claimants and one document was marked on behalf of the beneficiary (A.P.S.R.T.C./State), in the lower court. The lower Court fixed the market value at Rs.50/- per square yard, basing on the oral and documentary evidence. As mentioned above, aggrieved by the same, these appeals were preferred.
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