K. VENIKATESH Vs. THE COMMISSIONER, BANGALORE DEVELOPMENT AUTHORITY AND OTHERS
LAWS(KAR)-2018-1-445
HIGH COURT OF KARNATAKA
Decided on January 05,2018

K. Venikatesh Appellant
VERSUS
The Commissioner, Bangalore Development Authority And Others Respondents




JUDGEMENT

B.V.NAGARATHNA,J. - (1.)These writ petitions were filed on 4.9.2017 seeking relief under Section 27 of the Bengaluru Development Authority Act, 1976 (hereinafter referred to as the 'BDA Act' for the sake of brevity) and Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as the '2013 Act' for the sake of brevity).
(2.)According to the petitioner, he is the absolute owner of lands bearing Sy. No. 46/2 measuring 31 guntas, Sy. No. 51/2 measuring 1-06 acres, Sy. No. 52/3 measuring 10 guntas and Sy. No. 19/1B measuring 20 guntas. All these lands are situated at Byrasandra Village, Begur Hobli, Bengaluru South Taluk. According to the petitioner, Sy. No. 19/1B was purchased by the father of the petitioner whereas other survey numbers are inherited lands.
(3.)That the Bengaluru Development Authority (hereinafter referred to as the 'BDA' for the sake of brevity) issued preliminary notification dated 19.9.1977 under Section 17(1) of the BDA Act which was followed by the final notification dated 7.2.1978 issued under Section 19 of the BDA Act intending to acquire the said lands for the purpose of BTM scheme. The petitioner has also averred that Annexure-E is the copy of the award passed on 21.5.1982 in respect of Sy. No. 46/2. Annexure-H is the copy of the award dated 29.7.1982 which was approved on 11.8.1982 in respect of Sy. No. 51/2.
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