NANJAMMA Vs. THE PRINCIPAL SECRETARY TO THE GOVERNMENT OF KARNATAKA, REVENUE DEPARTMENT AND ORS.
LAWS(KAR)-2016-3-289
HIGH COURT OF KARNATAKA
Decided on March 31,2016

NANJAMMA Appellant
VERSUS
The Principal Secretary To The Government Of Karnataka, Revenue Department And Ors. Respondents





Cited Judgements :-

S VIJAYAKUMAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-1-276] [REFERRED TO]


JUDGEMENT

SUBHRO KAMAL MUKHERJCE, J. - (1.)THIS is an appeal against the judgment and order dated July 5, 2011, passed by the Hon'ble Single Judge, dismissing Writ Petition No.21863 of 2011, principally, on the ground of delay of laches.
(2.)THE writ petition arose out of the proceedings under the Land Acquisition Act, 1894 (for the sake of brevity 'the said Act of 1894').
(3.)THE recorded kathedars in relation to the land -in -question were Gangamma and N. Ramaiah. A registered document showing that the property was conveyed in favour of the writ petitioner, Nanjamma, on October 9, 1974, has been filed. Gangamma and N. Ramaiah have not come forward to challenge the title of Nanjamma. Moreover, the name of Nanjamma has been recorded in the index of land against the land -in -question.
The Government of Karnataka, by issuing a notification under sub -section (1) of Section 4 of the said Act of 1894, on January 4, 1985, proposed to acquire 0.24 guntas of land in Survey No. 66/2B. On September 25, 1986, the final notification under sub -section (1) of Section 6 of the said Act of 1894, was published. The acquisition was for the benefit of a House Building Co -operative Society.

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