R. RAJARAM AND ORS. Vs. THE SECRETARY TO GOVERNMENT HOUSING AND URBAN DEVELOPMENT DEPARTMENT AND ORS.
LAWS(MAD)-2016-2-93
HIGH COURT OF MADRAS
Decided on February 26,2016

R. Rajaram And Ors. Appellant
VERSUS
The Secretary To Government Housing And Urban Development Department And Ors. Respondents




JUDGEMENT

- (1.)The instant appeal arises from the order dated 28 February 2014 passed in W.P. No.6039 of 2014.
(2.)To avoid prolixity, the parties are referred to as per their rank in the instant appeal.
(3.)The appellants preferred the instant writ petition being W.P.No.6039 of 2014, calling in question, the legality and validity of G.O. Ms.No.879, Housing and Urban Development Department dated 28 May 1991 published in the Tamil Nadu Government Gazette on 19 June 1991 with regard to the notification under Section 4 of the Land Acquisition Act, 1894 (hereinafter referred to as "the Old Act, 1894") and also G.O. Ms. No.447, Housing and Urban Development Department dated 20 July 1992 published in the Tamil Nadu Government Gazette Extraordinary on 21 July 1992 with regard to the declaration under Section 6 of the Old Act, 1894 issued by the first respondent in respect of land in S.No.66/1 to an extent of 0.91.0 hectare.
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