V P GEORGE Vs. DEPUTY COMMISSIONER LAND REVENUE
LAWS(KER)-2017-2-195
HIGH COURT OF KERALA
Decided on February 15,2017

V P George Appellant
VERSUS
Deputy Commissioner Land Revenue Respondents




JUDGEMENT

Devan Ramachandran, J. - (1.)The petitioner, owner of a certain extent of land comprised of Survey No.287/5/1 in Mazhuvannoor Village, is facing an ex-propriatory action with respect to his property under the provisions of the Land Acquisition Act, 1894. The disquiet that would be caused to a person facing such proceeding is obvious and, therefore, it was perhaps concedes justification to him in having litigated against such acquisition continuously. He had been doing so and he had filed this writ petition challenging the acquisition proceedings on various grounds.
(2.)He has alleged that the acquisition was illegal and that it was unnecessary in the circumstances available since his property being acquired only for the purpose of construction of the Well for the 4th respondent, KINFRA. He also maintains that the acquisition is being made not for a public purpose but for the benefit of KINFRA which is established for the purpose of commercial activity.
(3.)I have heard the learned senior counsel, Mr.Jayakumar assisted by Sri. T.A. Unnikri-shnan appearing on behalf of the petitioner, the learned standing counsel appearing for the 4th respondent and the learned Government Pleader appearing for the respondents 1 to 3.
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