JUDGEMENT

- (1.)For the purpose of a private body namely M/s Arya Pratinidhi Sabha, Mathura, acquisition proceedings were initiated by Collector, Mathura by publishing notification dated 6.6.1979 (published in U.P. Gazette dated 28th July, 1979), inviting objections from interested persons under Section 5-A (1) of Land Acquisition Act,1894 (hereinafter referred to ''Act,1894). It proposed to acquire 1667 Sq. Yard of land comprising plots no. 1128, 1128/1, 1128/2, 1128/3, 1128/4, 1128/5, 1128/6, 1128/7, 1128/8, 1128/9 and 1128/10, situated in Mohalla Antapara, City and District Mathura. After considering objections, Collector submitted report and other records to State Government who made a declaration under Section 6 of Act, 1894 vide notification dated 27th July, 1982, authorizing Collector to acquire notified land.
(2.)Petitioners are owners of premises at plot no.1128 and also have their shops at plots no. 1128/1 to 1128/10.
(3.)Arya Pratinidhi Sabha, Mathura Branch is running a Kanya Intermediate College, Mathua which was at a distance of about 100 yards from disputed land. It requested Collector to acquire disputed land for expansion of college building.
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