KAULRAM MARUTI DANGE Vs. THE SPECIAL LAND ACQUISITION AND ORS.
LAWS(BOM)-2015-7-311
HIGH COURT OF BOMBAY
Decided on July 17,2015

Kaulram Maruti Dange Appellant
VERSUS
The Special Land Acquisition And Ors. Respondents




JUDGEMENT

Abhay Shreeniwas Oka, J. - (1.)ON earlier date the submissions of the learned counsel appearing for the parties were heard.
(2.)THE issue involved in this petition is as regards applicability of sub -section (2) of Section 24 of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act 2013 (for short "the said Act of 2013).
The land subject matter of this petition has been described in paragraph 2(a) of this petition. The acquisition commenced on the basis of a notification under 4 of the Land Acquisition Act, 1894 (for short "the said Act of 1894), which was issued on 12th September, 1972 and an Award under 11 of the said Act of 1894 was made on 12th September, 1986.

(3.)WE must note here that Writ Petition No. 10507 of 2012 was filed by the present petitioner. In the said petition, the challenge was to the notice dated 11/12th October, 2012 issued by the 4th respondent - the Pimpri Chinchwad Navnagar Vikas Pradhikaran. The said notice was issued calling upon the petitioner to stop the work of construction carried on land bearing Survey No. 20, Hissa No. 1, which is the subject matter of this petition. There is one more petition filed earlier to the present petition which is Writ Petition No. 3918 of 1990, wherein the challenge is to the award dated 23rd September, 1986 on the ground that the same is ante dated.
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