KHATIJABEN JIVANBHAI SUMRA Vs. STATE OF GUJARAT AND ORS.
LAWS(GJH)-2016-3-246
HIGH COURT OF GUJARAT
Decided on March 30,2016

Khatijaben Jivanbhai Sumra Appellant
VERSUS
State of Gujarat and Ors. Respondents




JUDGEMENT

Akil Abdul Hamid Kureshi, J. - (1.)In both these petitions, the petitioners have sought to invoke Sec. 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition Rehabilitation and Resettlement Act, 2013 [hereinafter to be referred to as 'the Act of 2013'] concerning contagious lands situated in Village Chhela, Tal & Dist. Jamnagar, which lands were acquired by the State Government for and on behalf of the Gujarat Industrial Development Corporation ['GIDC' for short].
(2.)Facts in brief are as under:
In Special Civil Application No. 7152 of 2014, the petitioner was the owner of the land bearing Survey No. 709 admeasuring 94697 sq.mtrs of village Chela. Such land was to be acquired for GIDC. For such purpose, the Government issued notification under Sec. 4 of the Land Acquisition Act, 1894 ['the Act of 1894' for short] on 05.01.1996. Declaration under Sec. 6 of the Act of 1894 was made on 05.07.1996. Special Land Acquisition Officer passed his award under Sec. 11 of the Act on 30.09.1999.

(3.)The petitioner had sold 66,370 sq.mtrs of such land to one Jamnagar Industrial Infrastructure Foundation under registered sale deed dated 03.09.1999. Further lands were sold to different parties under registered sale deeds dated 13.01.2010 and 22.03.2012.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.