SACHIDANAND AND OTHERS Vs. LAND ACQUISITION OFFICER AND OTHERS
LAWS(ALL)-2017-2-16
HIGH COURT OF ALLAHABAD (FROM: LUCKNOW)
Decided on February 02,2017

Sachidanand And Others Appellant
VERSUS
Land Acquisition Officer And Others Respondents




JUDGEMENT

- (1.)Heard learned counsel for the petitioners and learned standing counsel for the respondents.
The dispute in this petition relates to the acquisition, utilization, possession and payment of compensation of plot nos. 1703 to 1717, area 3.66 acres of village Dhusah Balrampur Pargana, Tehsil Balrampur, District Gonda. These plot numbers are the old plot numbers which after consolidation have been merged into plot no. 713 M.

(2.)This writ petition was filed in the year 1993 contending that even though the notification was made under Section 4 of the Land Acquisition Act, 1894 on 16.1966 and the provisions of Section 17 of the 1894 Act were invoked on 13-8-1966, yet no possession was taken nor was the land utilized for the purpose of constructing an Industrial Training Institute which was the original purpose of acquisition.
(3.)It is apt to mention that the total area that was sought to be acquired was 22.12 acres including the aforesaid land in question.
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