WORKING FRIENDS COOPERTIVE HOUSE BUILDING SOCIETY LTD Vs. STATE OF PUNJAB
LAWS(SC)-2015-10-19
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on October 12,2015

Working Friends Coopertive House Building Society Ltd Appellant
VERSUS
STATE OF PUNJAB Respondents





Cited Judgements :-

ASHWATHA AND ORS. VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-11-314] [REFERRED TO]
HARIBHAI KALIDAS RABARI AND ORS. VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2016-4-83] [REFERRED TO]
RAJU VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2016-8-6] [REFERRED TO]
D. MAHESH KUMAR VS. STATE OF TELANGANA [LAWS(APH)-2016-11-7] [REFERRED TO]
COUNCIL OF SCIENTIFIC AND INDUSTRIAL RESEARCH (CSI VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2016-9-219] [REFERRED]


JUDGEMENT

- (1.)Leave granted.
(2.)The question for consideration is whether the compulsory acquisition of the appellant's land under the Land Acquisition Act, 1894 lapses in view of the provisions of Section 24(2) of The Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (for short 'the Act'). In our opinion, the question must be answered in the affirmative and it must be held that the compulsory acquisition of the appellant's land has lapsed.
The Facts

(3.)A notification was issued by the State Government under Section 4 of the Land Acquisition Act, 1894 on 12th November, 1992 proposing to acquire a large chunk of land. This was followed by a notification under Section 6 of the Land Acquisition Act issued on 21st July, 1993. Although, a large chunk of land was acquired by virtue of these two notifications, the appellant is concerned only with its land admeasuring about 14.90 acres.
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