KULLI RAM AND ANOTHER Vs. STATE OF U.P. ANS OTHERS
LAWS(ALL)-2016-12-145
HIGH COURT OF ALLAHABAD
Decided on December 20,2016

Kulli Ram And Another Appellant
VERSUS
State Of U.P. Ans Others Respondents




JUDGEMENT

Krishna Murari, J. - (1.)Heard learned counsel for the petitioners, Sri J.N. Maurya, learned counsel for the respondent no. 1 Allahabad Development Authority and learned Standing Counsel for the State respondents.
(2.)Dispute is in respect of plot no. 1232 area 2 bigha 7 biswa 3 biswansi.
(3.)Facts which cull out from the pleadings of the parties are that various plots including the plot in dispute was subject matter of acquisition for Agra Development Authority for public purpose namely, construction of residential building, plots and commercial centres. A notification under Sec. 4 of the Land Acquisition Act, 1894 (for short the 'Act') read with Sec. 17(4) of the Act was published in official gazette on 30.01.1989. The area of the plot in dispute was mentioned as 2 bigha 9 biswa. On account of mistake in respect of area of the plots sought to be acquired, a corrigendum dated 17.8.1989 was issued. The area of the plot in dispute was corrected to 2 bigha 7 biswa 3 biswansi (2-7-3).
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