THE TAMIL NADU HOUSING BOARD AND ORS. Vs. IGATE GLOBAL SOLUTIONS LIMITED AND ORS.
LAWS(MAD)-2016-2-94
HIGH COURT OF MADRAS
Decided on February 26,2016

The Tamil Nadu Housing Board And Ors. Appellant
VERSUS
Igate Global Solutions Limited And Ors. Respondents







JUDGEMENT

Satish K. Agnihotri, J. - (1.)Having regard to the commonality of the issue involved in these appeals, all appeals are taken up together and disposed of by this common order.
(2.)For appreciating the issue on hand, it is better to have a look into the facts in each and every case, at the cost of this judgment being verbose. Accordingly, the particulars germane for the disposal of these appeals are set down as under.
(3.)W.A. No. 1101 of 2014 filed by the Tamil Nadu Housing Board is directed against the order dated 2nd July, 2014 made in W.P. No. 25791 of 2010, which was filed by the first respondent herein, seeking to quash the letter dated 9th March 2009 and to direct the respondents therein to reconvey the property measuring 4.33 acres in S. Nos. 612/5, 612/7, 612/8, 612/9, 612/10, at Sholinganallur village. The first respondent is the subsequent purchaser of the said land, which was acquired by the State under award No. 1/97 on 23 April 1997. As projected by the State and Housing Board, the possession of the land was taken over on 16 August 2004. It is further stated that the compensation was paid by way of revenue deposit. The writ petition was allowed by the learned Single Jude, holding that the acquisition proceedings initiated by the respondents therein has been lapsed on the operation of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (for short "the Act, 2013"). Thereagainst, the writ appeal is preferred by the Housing Board.
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