IVO AGNELO SANTIMANO FERNANDES Vs. GOVERNMENT OF GOA
LAWS(SC)-2011-2-93
SUPREME COURT OF INDIA
Decided on February 23,2011

IVO AGNELO SANTIMANO FERNANDES Appellant
VERSUS
GOVERNMENT OF GOA Respondents





Cited Judgements :-

JASWANT SINGH VS. STATE OF U.P. [LAWS(ALL)-2014-4-137] [REFERRED TO]
BHUSAI VS. STATE OF U.P. [LAWS(ALL)-2014-9-127] [REFERRED TO]
RASHEEDA AND ORS. VS. THE STATE OF KERALA AND ORS. [LAWS(KER)-2015-2-23] [REFERRED TO]
SUNITA SAHRAWAT AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-5-234] [REFERRED TO]
ARUN KUMAR NEVATIA AND ORS. VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-6-364] [REFERRED TO]
RAJESH KHANNA VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-7-366] [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [LAWS(SC)-2014-1-52] [REFERRED TO]
RATTAN SINGH VS. UNION OF INDIA AND ANR [LAWS(SC)-2015-12-17] [REFERRED TO]
UNION OF INDIA VS. SHIV RAJ [LAWS(SC)-2014-5-39] [REFERRED TO]
P. JAYADEVAN VS. STATE GOVERNMENT [LAWS(MAD)-2014-4-57] [REFERRED TO]
BIRANI STEEL INDUSTRIES AND ORS. VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2016-2-10] [REFERRED TO]
SUKHVIR VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-3-56] [REFERRED TO]
RADHA SOAMI SATSANG BEAS VS. STATE OF UTTAR PRADESH AND OTHERS [LAWS(ALL)-2016-4-198] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SUKHBIR SINGH & OTHERS [LAWS(SC)-2016-9-11] [REFERRED TO]
RAMESWAR PRAMANIK VS. STATE OF WEST BENGAL [LAWS(CAL)-2015-10-83] [REFERRED]
LAXMI NARAIN VS. STATE OF HARYANA [LAWS(P&H)-2015-8-323] [REFERRED TO]
SHIV GAUR AND OTHERS VS. STATE OF U P AND OTHERS [LAWS(ALL)-2016-5-460] [REFERRED]
KAMALCHAND VS. STATE OF M P AND OTHERS [LAWS(MPH)-2016-3-145] [REFERRED]
GEORGE VS. STATE OF KERALA [LAWS(KER)-2017-12-57] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. SHAILENDRA [LAWS(SC)-2018-2-88] [REFERRED TO]
VARADAPPA GOUNDER (DECEASED) VS. STATE OF TAMIL NADU [LAWS(MAD)-2017-2-529] [REFERRED TO]
EXECUTIVE ENGINEER TAMIL NADU HOUSING BOARD VS. V N MOHAMED HUSSAIN [LAWS(MAD)-2017-8-484] [REFERRED TO]
SUNIL KUMAR & 4 ORS VS. STATE OF UP & 4 ORS [LAWS(ALL)-2018-5-771] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. MANOHARLAL ETC. [LAWS(SC)-2020-3-83] [REFERRED TO]


JUDGEMENT

Asok Kumar Ganguly, J. - (1.)Heard counsel for the parties.
(2.)A notification dated 6.09.1984 under Section 4 of the Land Acquisition Act, 1894 (hereinafter, the Act), was issued for acquisition of land at Sanguem, Goa, for the construction of a sports complex. The concerned dispute relates to land in Survey Nos. 111/1 and 111/2. The Land Acquisition Collector (hereinafter, LAC) awarded compensation at Rs. 45/- per sq. meter.
(3.)Aggrieved, landowners-Appellants 1 to 3 and one Ana Conceicao Antonieta Santimano filed reference petitions against the order of the LAC under Section 18 of the Act. The District Judge, South Goa, passed an award dated 19.08.1992, wherein the rate of Rs. 45/- per sq. meter given by the LAC was upheld. Additionally, they were held entitled to severance charges @ 20% p.a. of Rs. 45/- per sq. meter in respect of the non- acquired portion of 37,731 sq. meters. They were also granted compensation in respect of a boundary wall amounting to Rs. 31,720/-, and other statutory benefits. The total sum thus awarded to them was Rs. 8,80,372/-.
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