KETHIRI BALREDDY Vs. GOVERNMENT OF ANDHRA PRADESH
LAWS(APH)-2008-8-84
HIGH COURT OF ANDHRA PRADESH
Decided on August 01,2008

KETHIRI BALREDDY Appellant
VERSUS
GOVERNMENT OF ANDHRA PRADESH Respondents




JUDGEMENT

- (1.)THIS writ petition is filed for a writ of mandamus to direct the respondents to pay compensation to the petitioner for an extent of Acs. 4. 16 guntas of land comprised in Survey No. 148 of nustulapur Village, Karimnagar District, by setting aside Memo No. D/2060/93, dated 24. 11. 1998 issued by respondent No. 2.
(2.)THIS case has got a chequered career. An extent of Acs. 4. 16 guntas in survey No. 148 of Nustulapur village, karimnagar District, is claimed by the petitioner as belonging to his family and inherited by him from his mother Smt. Kethiri Gopamma W/o. Raghava Ready. About thousand acres of land was acquired along with the land in Survey No. 148 for the purpose of construction of Lower maneru Dam. Notification dated 10. 8. 1979 was issued under Section 4 (1) of the Land acquisition Act, 1894 (for short "the Act" ).
(3.)THE case of the petitioner is that in the said notification, an extent of Acs. 3. 28 guntas in Survey No. 148 was notified for acquisition showing the name of the mother of the petitioner-Smt. K. Gopamma as pattadar. On 3. 12. 1983 the Land Acquisition officer passed Award, wherein he, inter alia, stated that out of the extent of acs. 4. 16 guntas in Survey No. 148, only an extent of Ac. 0. 28 guntas was notified for acquisition; that during the Award enquiry smt. Thalia Komaramma W/o. Narsaiah, claimed ownership of the temple along with ac. 0. 05 guntas of land; and that there appeared to be an error either in the requisition or in the survey report in getting the correct area of this survey number adopted. It is further mentioned in the Award that for the remaining area Sri Kethiri balreddy (petitioner herein) is the claimant and that as the area for which he claimed compensation has not been notified, pass of Award was deferred in respect of e said land along with the land claimed by smt. Thalia Kumaramma.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.