SHRI. AADGONDA BANDU PATIL Vs. THE STATE OF MAHARASHTRA THROUGH ITS REVENUE AND REHABILITATION DEPARTMENT
LAWS(BOM)-2017-4-148
HIGH COURT OF BOMBAY
Decided on April 17,2017

Shri. Aadgonda Bandu Patil Appellant
VERSUS
The State Of Maharashtra Through Its Revenue And Rehabilitation Department Respondents




JUDGEMENT

G.S. Kulkarni, J. - (1.)Rule returnable forthwith. Heard finally by consent of the parties.
(2.)This Petition under Art. 226 of the Constitution of India challenges the land acquisition proceeding pertaining to Gat No. 481 admeasuring 0 H 81 R situates at Village Chinchwad, Taluka Karvir, District Kolhapur, being the land belonging to the Petitioner. The contention of the Petitioner is that the land acquisition has lapsed in view of the provisions of Sec. 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (in short "the 2013 Act").
(3.)In brief the facts are :
The case of the petitioner is that the State Government by a notification declared an intention to acquire the lands for the purpose of Dudhganga Irrigation Project in which village Chinchwad was shown within the benefited Zone of Dudhganga Irrigation Project. This included the petitioner's land. The relevant date for applying the slab limit under the Maharashtra Resettlement of Project Displaced Persons Act, 1976, was 2 Nov. 1978.

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