G RATNAM Vs. UNION OF INDIA REP
LAWS(APH)-1992-8-39
HIGH COURT OF ANDHRA PRADESH
Decided on August 04,1992

G.RATNAM Appellant
VERSUS
UNION OF INDIA THROUGH THE MINISTRY OF LAW Respondents


Cited Judgements :-

SYED HUSSAIN VS. P W D R and B [LAWS(APH)-1993-1-2] [REFERRED TO]


JUDGEMENT

- (1.)This writ petition arises under the Land Acquisition Act 1894 (herein after referred to as "the Act). The draft notification under S. 4(1) of the Act was published in the official Gazette dated 11-7-1984. The case of the petitioner is that the substance of this notification was not published in the locality. But as I could see from the records produced by the learned counsel for the respondents that the substance of notification was published in the office of Collector and the Office of the Tahsildar on 7-8-1984, and in the Grampanchayat, the locality and at the lands on 8-8-1984. Section 6 declaration was published in the gazette dated 5-8-1987. As such, the contention raised by the learned counsel for the petitioner Sri V. Tulasi Reddy that S. 6 declaration was published beyond three years from S. 4(1) notification fails.
(2.)The learned counsel for the petitioner raises another contention that for the period prior to 24-9-1984 and in respect of notification under S. 4(1) the period of three years is computable not from the date of publication of notification but only from the date of notification. I do not see any force in this contention as all notifications issued prior to 24-9-1984 or thereafter i.e. after the amendment, the three years or one year period respectively are reckoned from the date of publication of S.4(1) notification and not from the date of issue of S. 4(1) notification. As such this contention also fails.
(3.)Mr. V. Tulasi Reddy, then contends that the petitioners purchased this land bearing S. No. 12A admeasuring Ac 2.12 Guntas from the previous owner Golla Chandraiah through a registered sale deed dated 13-6-1974 and that the revenue records reflect the name of the petitioner in the columns relating to pattadar as also possessor.
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