D. MAHESH KUMAR Vs. STATE OF TELANGANA
LAWS(APH)-2016-11-7
HIGH COURT OF ANDHRA PRADESH
Decided on November 16,2016

D. Mahesh Kumar Appellant
VERSUS
State of Telangana Respondents


Referred Judgements :-

BECKE V SMITH [REFERRED TO]
KIRKNESS (INSPECTOR OF TAXES) V. JOHN HUDSON & CO.,LTD. [REFERRED TO]
ATTORNEY GENERAL V. HRH PRINCE ERNEST AUGUSTUS OF HANOVER [REFERRED TO]
COROCRAFT LTD. V. PAN AMERICAN AIRWAYS INC. [REFERRED TO]
RHONDDA URBAN DISTRICT COUNCIL V. TAFF VALE RAILWAY CO. [REFERRED TO]
RIVER WEAR COMMISSIONERS V. WILLAM ADAMSON [REFERRED TO]
PATRI SRINIVASA RAO V. STATE OF ANDHRA [REFERRED TO]
DR. J. DUBEY V. STATE OF BIHAR [REFERRED TO]
J.K. COTTON SPG. & WVG. MILLS LTD. V. UNION OF INDIA [REFERRED TO]
JENNINGS V. KELLY [REFERRED TO]
KESAV BHUPAL V. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]
LOCAL GOVERNMENT BOARD V. SOUTH STONEHAM UNION [REFERRED TO]
NELLUR THIMMA REDDY V. SPECIAL DEPUTY COLLECTOR (LA),TELUGU GANGA PROJECT [REFERRED TO]
SHEARER V. SHIELDS [REFERRED TO]
BANK OF ENGLAND V. VAGLIANO BROS [REFERRED TO]
CENTRAL INDIA SPG.,WVG. & MFG. CO. LTD. V. MUNICIPAL COMMITTEE [REFERRED TO]
G. MUNESWARAN V. CHIEF COMMISSIONER OF LAND ADMINISTRATION,HYDERABAD [REFERRED TO]
UNITED PROVINCES V. ATIQA BEGUM [REFERRED TO]
BISHUNDEO NARAIN VS. SEOGENI RAI [REFERRED TO]
ASWINI KUMAR GHOSE INCORPORATED LAW SOCIETY CALCUTTA HIGH COURT INTERVENERS VS. ARABINDA BOSE [REFERRED TO]
TOLARAM RELUMAL VS. STATE OF BOMBAY [REFERRED TO]
STATE OF MADHYA PRADESH VS. O C MANDAWAR [REFERRED TO]
RAM NARAIN SONS LIMITED VS. ASST COMMISSIONER OF SALES TAX [REFERRED TO]
UNION OF INDIA VS. MOHINDRA SUPPLY CO [REFERRED TO]
ABDUL JABAR BUTT VS. STATE OF JAMMU AND KASHMIR [REFERRED TO]
A V FERNANDEZ VS. STATE OF KERALA [REFERRED TO]
COMMISSIONER OF INCOME TAX MADHYA PRADESH AND BHOPAL SM DAMAYANTI SAHNI PARTNER OF ISHWAR DAS SAHNI AND BROS VS. SODRA DEVI:COMMISSIONER OF INCOME TAX [REFERRED TO]
KANAI LAL SUR VS. PARAMNIDHI SADHUKHAN [REFERRED TO]
COMMISSIONER OF INCOME TAX MYSORE TRAVANCORE COCHIN AND COORG BANGALORE COMMISSIONER OF INCOME TAX BANGALORE VS. INDO MERCANTILE BANK LIMITED PANGAL VITTAL NAYAK AND CO LIMITED [REFERRED TO]
TAHSILDAR SINGH VS. STATE OF UTTAR PRADESH [REFERRED TO]
COMMISSIONER OF INCOME TAX BOMBAY CITY BOMBAY VS. BIPINCHANDRA MAGANLAL AND CO LTD [REFERRED TO]
DIAMOND SUGAR MILLS LIMITED VS. STATE OF UTTAR PRADESH [REFERRED TO]
RAJA HARISH CHANDRA RAJ SINGH SINGH VS. DEPUTY LAND ACQUISITION OFFICER [REFERRED TO]
SHAH BHOJRAJ KUVERJI OIL MILLS AND GINNING FACTORY VS. SUBHASH CHANDRA YOGRAJ SINHA [REFERRED TO]
SENIOR ELECTRIC INSPECTOR VS. LAXMINARAY CHOPRA [REFERRED TO]
BACHHITTAR SINGH VS. STATE OF PUNJAB [REFERRED TO]
STATE OF UTTAR PRADESH VS. VIJAY ANAND MAHARAJ [REFERRED TO]
STATE OF PUNJAB VS. QAISAR JEHAN BEIGUN [REFERRED TO]
SOUTH INDIA CORPORATION PRIVATE LIMITED VS. SECRETARY BOARD OF REVENUE TRIVANDRUM [REFERRED TO]
BANARSI DEBI LUXMI NIWAS MOODY VS. INCOME TAX OFFICER DISTRICT IV CALCUTTA:INCOME TAX OFFICER DISTRICT IV CALCUTTA [REFERRED TO]
STATE OF RAJASTHAN VS. LEELA JAIN [REFERRED TO]
SARJU PRASAD SAHA VS. STATE OF UTTAR PRADESH [REFERRED TO]
G H GRANT VS. STATE OF BIHAR [REFERRED TO]
KEDARNATH JUTE MANUFACTURING COMPANY LIMITED VS. COMMERCIAL TAX OFFICER [REFERRED TO]
ISHVERLAL THAKORELAL ALMAULA DECEASED AFTER HIM HIS HEIRS AND LEGAL REPRESENTATIVES VS. MOTIBHAI NAGJIBHAI [REFERRED TO]
STATE OF PUNJAB VS. AMAR SINGH HARIKA [REFERRED TO]
DAYAWATI VS. INDERJIT [REFERRED TO]
STATE OF MADHYA PRADESH VS. VISHNU PRASAD SHARMA [REFERRED TO]
SALES TAX OFFICER CIRCLE 1 JABALPUR VS. HANUMAN PRASAD [REFERRED TO]
COMMISSIONER OF COMMERCIAL TAXES BOARD OF REVENUE MADRAS VS. RAMKISHAN SHRIKISHAN JHAVER [REFERRED TO]
RAM KIRPAL BHAGAT VS. STATE OF BIHAR [REFERRED TO]
COMMISSIONER OF INCOME TAX GUJARAT COMMISSIONER OF INCOME TAX GUJARAT VS. VADILAL LALLUBHAI :SAKARLAL BALABHAI [REFERRED TO]
HIRALAL RATTANLAL VS. STATE OF UTTAR PRADESH [REFERRED TO]
COMMISSIONER OF INCOME TAX WEST BENGAL II CALCUTTA VS. NAGA HILLS TEA CO LIMITED [REFERRED TO]
COMMISSIONER OF INCOME TAX MADRAS VS. MADURAI MILLS GO LIMITED [REFERRED TO]
COLLECTOR OF ESTATE DUTY VS. R KANAKASABAIAND VICE VERSA [REFERRED TO]
INDER SAIN VS. STATE OF PUNJAB [REFERRED TO]
STATE OF PUNJAB NOW HARYANA VS. AMAR SINGH [REFERRED TO]
COMMISSIONER OF INCOME TAX MADRAS VS. T V SUNDRAM IYENGAR PRIVATE LIMITED [REFERRED TO]
DWARKA PRASAD VS. DWARKA DAS SARAF [REFERRED TO]
MADAN LAL VS. STATE OF UTTAR PRADESH [REFERRED TO]
STATE OF HARYANA VS. SAMPURAN SINGH:PARDAM SINGH [REFERRED TO]
WORKMEN OF NATIONAL AND GRINDLAYS BANK LIMITED VS. NATIONAL AND GRINDLAYS BANK LIMITED [REFERRED TO]
ADDITIONAL DISTRICT MAGISTRATE JABALPUR STATE OF UTTAR PRADESH UNION OF INDIA STATE OF KARNATAKA STATE OF MAHARASHTRA STATE OF RAJASTHAN UNION OF INDIA UNION OF INDIA VS. SHIVAKANT SHUKLA:V K S CHAUDHARY:ATAL BIHARI VAJPAYEE:SATYA SHARMA:N K GANPAIAH:SUBHAS:MILAP CHAND KANUNGO:SHRI RAM DHAN:DR REKHA AWASTHI [REFERRED TO]
DATTATRAYA GOVIND MAHAJAN STATE OF UTTAR PRADESH STATE OF PUNJAB NAGAORAO MAROTRAO INGOLE VS. STATE OF MAHARASHTRA:RAJESH PACHAURI:SUCHA SINGHS:STATE OF MAHARASHTRA [REFERRED TO]
V TULASAMMA VS. SESHA REDDY [REFERRED TO]
UNION OF INDIA VS. SANKALGHAND HIMATLAL SHETH [REFERRED TO]
MOHAMMAD HASNUDDIN VS. STATE OF MAHARASHTRA [REFERRED TO]
MAHINDRA AND MAHINDRA LIMITED VS. UNION OF INDIA [REFERRED TO]
S B NORONAH VS. PREM KUMARI KHANNA [REFERRED TO]
KHORSHED SHAPOOR CHENAI VS. ASSISTANT CONTROLLER OF ESTATE DUTY ANDHRA PRADESH ANT [REFERRED TO]
K P VARGHESE VS. INCOME TAX OFFICER ERNAKULAM [REFERRED TO]
D D JOSHI VS. UNION OF INDIA [REFERRED TO]
CHARANJI LAL VS. STATE OF PUNJAB [REFERRED TO]
REGIONAL DIRECTOR EMPLOYEES STATE INSURANCE CORPORATION TRICHUR VS. RAMANUJA MATCH INDUSTRIES [REFERRED TO]
LAKSHMT NARAYAN GUTN VS. NTRANJAN MODAK [REFERRED TO]
S SUNDARAM PILLAI KOUSALAYA DEVT MURUGESA MUDALIAR N S DHANALAKSHMI AMMAL THAHIRA BEEVI M BALAKRISHNAN K R KRISHNAN VS. V R PATTABIRAMAN:P LAKSHMINARAYANA CHARYA:SELVARAJ CHETTIAR:B S RAMACHARI:R A MUTHIAH NADAR:FATHIMA BAI:P BHANUMATT [REFERRED TO]
ONKARLAL NANDLAL VS. STATE OF RAJASTHAN [REFERRED TO]
PRABHAKARAN NAIR VS. STATE OF TAMIL NADU ANT [REFERRED TO]
UTK AL CONTRACTORS AND JOINERY PRIVATE LIMITED VS. STATE OF ORISSA [REFERRED TO]
BAKHTAWAR SINGH BAL KISHAN VS. UNION OF INDIA [REFERRED TO]
CHIMANLAL HARGOVINDDAS VS. SPECIAL LAND ACQUISITION OFFICER POONA [REFERRED TO]
KEHAR SINGHTS VS. STATE DELHI ADMINISTRATION [REFERRED TO]
MADHU GOPAL VS. VI ADDITIONAL DISTRICT JUDGE [REFERRED TO]
KALIYAPPAN VS. STATE OF KERALA [REFERRED TO]
KESHAVJI RAVJI AND CO VS. COMMISSIONER OF INCOME TAX [REFERRED TO]
PUNJAB TRADERS VS. STATE OF PUNJAB [REFERRED TO]
PANKAJ BHARGAVA VS. MOHINDERNATH [REFERRED TO]
STATE OF BIHAR VS. P P SHARMA IAS [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VS. MOHAMMAD ISMAIL [REFERRED TO]
COLLECTOR OF CENTRAL EXCISE MADRAS VS. M M RUBBER AND CO TAMILNADU [REFERRED TO]
SHRISHT DHAWAN VS. SHAW BROTHERS [REFERRED TO]
ASLAM BABALAL DESAI VS. STATE OF MAHARASHTRA [REFERRED TO]
STATE OF ANDHRA PRADESH VS. M RAMAKISHTAIAH AND CO :KHETMAL PAREKH [REFERRED TO]
K S PARIPOORNAN VS. STATE OF KERALA [REFERRED TO]
STATE OF PUNJAB VS. SATINDER BIR SINGH [REFERRED TO]
CENTRE FOR PUBLIC INTEREST LITIGATION VS. UNION OF INDIA [REFERRED TO]
SHARADCHANDRAGANESHMULEY VS. STATE OF MAHARASHTRA [REFERRED TO]
STATE OF TAMIL NADU VS. MAHALAKSHMI AMMAL [REFERRED TO]
SECRETARY TO GOVERNMENT OF KARNATAKA VS. V HARISHBABU [REFERRED TO]
BIJAYA KUMAR AGARWALA JAGDISHPRASADAGARWAL VS. STATE OF ORISSA [REFERRED TO]
POSHETTY VS. STATE OF ANDHRA PRADESH [REFERRED TO]
J K INDUSTRIES LIMITED VS. CHIEF INSPECTOR OF FACTORIES AND BOILERS [REFERRED TO]
NASIK MUNICIPAL CORPORATION VS. HARBANSLAL LAIKWANT RAJPAL [REFERRED TO]
STATE OF BIHAR VS. SUBHASH SINGH [REFERRED TO]
SURANA STEELS PRIVATE LIMITED VS. DEPUTY COMMISSIONER OF INCOME TAX [REFERRED TO]
BIRLA CEMENT WORKS VS. CENTRAL BOARD OF DIRECT TAXES [REFERRED TO]
EAST INDIA HOTELS LIMITED VS. AGRA DEVELOPMENT AUTHORITY [REFERRED TO]
GURUDEVDATTA VKSSS MARYADIT VS. STATE OF MAHARASHTRA [REFERRED TO]
CENTRAL BANK OF INDIA VS. RAVINDRA [REFERRED TO]
COMMISSIONER OF INCOME TAX MUMBAI VS. ANJUM M H GHASWALA [REFERRED TO]
HARBHAJAN SINGH VS. PRESS COUNCIL OF INDIA [REFERRED TO]
OMBALIK DAS VS. HULISA SHAW [REFERRED TO]
MOR MODERN COOPERATIVE TRANSPORT SOCIETY LIMITED VS. FINANCIAL COMMISSIONER AND SECRETARY TO GOVERNMENT OF HARYANA [REFERRED TO]
BHAVNAGAR UNIVERSITY VS. PALITANA SUGAR MILL PRIVATE LIMITED [REFERRED TO]
UNIQUE BUTYLE TUBE INDUSTRIES PRIVATE LIMITED VS. UTTAR PRADESH FINANCIAL CORPORATION [REFERRED TO]
VIJAYADEVI NAVALKISHORE BHARTIYA VS. LAND ACQUISITION OFFICER [REFERRED TO]
DLF QUTAB ENCLAVE COMPLEX EDUCATION CHARITABLE TRUST VS. STATE OF HARYANA [REFERRED TO]
STATE OF ANDHRA PRADESH VS. GOVERDHANLAL PITTI [REFERRED TO]
LAXMINARAYAN R BHATTAD VS. STATE OF MAHARASHTRA [REFERRED TO]
SHIV SHAKTI CO OPERATIVE HOUSING SOCIETY NAGPUR VS. SWARAJ DEVELOPERS [REFERRED TO]
D SAIBABA VS. BAR COUNCIL OF INDIA [REFERRED TO]
STATE OF ANDHRA PRADESH VS. MARRI VENKAIAH [REFERRED TO]
STATE OF MAHARASHTRA VS. B E BILLIMORIA [REFERRED TO]
RAM CHANDRA SINGH VS. SAVITRI DEVI [REFERRED TO]
ORISSA INDUSTRUAL INFRASTRUCTURE VS. SUPAI MUNDA [REFERRED TO]
PRAKASH NATH KHANNA VS. COMMISSIONER OF INCOME TAX [REFERRED TO]
DELHI FINANCIAL CORPN VS. RAJIV ANAND [REFERRED TO]
MILKFOOD LIMITED VS. GMC ICE CREAM PRIVATE LIMITED [REFERRED TO]
MAULAVI HUSSEIN HAJI ABRAHAM UMARJI VS. STATE OF GUJARAT [REFERRED TO]
SWEDISH MATCH AB VS. SECURITIES AND EXCHANGE BOARD INDIA [REFERRED TO]
I T C LIMITED VS. COMMISSIONER OF CENTRAL EXCISE NEW DELHI [REFERRED TO]
STATE OF BIHAR VS. BIHAR RAJYA M S E S K K MAHASANGH [REFERRED TO]
IRIDIUM INDIA TELECOM LTD VS. MOTOROLA INC [REFERRED TO]
COLLECTOR OF CENTRAL EXCISE KANPUR VS. MATADOR FOAM [REFERRED TO]
MAHADEO BAJIRAO PATIL VS. STATE OF MAHARASHTRA [REFERRED TO]
PARSOTTAMBHAI MAGANBHAI PATEL VS. STATE OF GUJARAT [REFERRED TO]
RANVIR SINGH VS. UNION OF INDIA [REFERRED TO]
HINDUSTAN PETROLEUM CORPORATION LTD VS. DARIUS SHAPUR CHENNAI [REFERRED TO]
UNION OF INDIA VS. V RAMAKRISHNAN [REFERRED TO]
BAILAMMA VS. POORNAPRAJNA HOUSE BUILDING CO OPERATIVE SOCIETY [REFERRED TO]
SNEH ENTERPRISES VS. COMMISSIONER OF CUSTOMS NEW DELHI [REFERRED TO]
B S N L VS. SUBASH CHANDRA KANCHAN [REFERRED TO]
J SRINIVASA RAO VS. GOVT OF A P [REFERRED TO]
RAGHUNATH RAI BAREJA VS. PUNJAB NATIONAL BANK [REFERRED TO]
BHARAT PETROLEUM CORPN LTD VS. MADDULA RATNAVALLI [REFERRED TO]
SOUTHERN PETROCHEMICAL INDUSTRIES CO LTD VS. ELECTRICITY INSPECTOR AND E T I O [REFERRED TO]
CHAIRMAN INDORE VIKAS PRADHIKARAN VS. PURE INDUSTRIAL COCK AND CHEM LTD [REFERRED TO]
DEDDAPPA VS. BRANCH MANAGER NATIONAL INSURANCE CO LTD [REFERRED TO]
USHA BRECO MAZDOOR SANGH VS. MANAGEMENT OF USHA BRECO LTD [REFERRED TO]
NIZAM INSTITUTE OF MADICAL SCIENCES VS. PRASANTH S CHANANKA [REFERRED TO]
BHAGWAN DAS VS. STATE OF UP [REFERRED TO]
MAY GEORGE VS. SPECIAL TAHSILDAR [REFERRED TO]
GREATER MOHALI AREA DEVELOPMENT AUTHORITY VS. MANJU JAIN [REFERRED TO]
KALABHARATI ADVERTISING VS. HEMANT VIMALNATH NARICHANIA [REFERRED TO]
DELHI AIRTECH SERVICES PVT LTD VS. STATE OF U P [REFERRED TO]
AMBYA KALYA MHATRE VS. STATE OF MAHARASHTRA [REFERRED TO]
RAVI YASHWANT BHOIR VS. DISTRICT COLLECTOR, RAIGAD [REFERRED TO]
BIPROMASZ BIPRON TRADING SA VS. BHARAT ELECTRONICS LIMITED [REFERRED TO]
OUDH SUGAR MILLS LTD VS. STATE OF U P [REFERRED TO]
USHODAYA ENTERPRISES LIMITED VS. COMMISSIONER OF COMMERCIAL TAXES A P HYDERABAD [REFERRED TO]
ANDHRA PRADESH SCHEDULED TRIBES EMPLOYEES ASSOCIATION VS. ADITYA PRATAP BHANJ DEV [REFERRED TO]
REVAPPA VS. GOVT. OF A.P. REP. BY ITS PRINCIPAL SECRETARY [REFERRED TO]
KAMALA KUNWAR VS. LAKSHAN GOALA [REFERRED TO]
O A O A M MUTHIAH CHETTIAR VS. COMMISSIONER OF INCOME TAX [REFERRED TO]
SPECIAL LAND ACQUISITION OFFICER SAUNDATTI VS. FAKIRAPPA YALLAPPA PUJARI [REFERRED TO]
KANNAPPAN VS. RTO ERNAKULAM [REFERRED TO]
BHALCHANDRA VITHORA BARNE VS. SPECIAL LAND ACQUISITION OFFICER PUNE [REFERRED TO]
MADRAS AND SOUTHERN MAHRATTA RY CO LTD VS. BEZWADA MUNICIPALITY [REFERRED TO]
RATNAGIRI GAS & POWER PVT. LTD VS. RDS PROJECTS LTD [REFERRED TO]
ROHITASH KUMAR VS. OM PRAKASH SHARMA [REFERRED TO]
JUSTICE CHANDRASHEKARAIAH VS. JANEKERE C. KRISHNA [REFERRED TO]
KURUVILLA VS. JIJO JOSEPH [REFERRED TO]
HARDEEP SINGH VS. STATE OF PUNJAB [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]
UNION OF INDIA VS. SHIV RAJ [REFERRED TO]
RAMANAND SHARMA VS. STATE OF U P [REFERRED TO]
BHARAT KUMAR VS. STATE OF HARYANA [REFERRED TO]
BALAJI NAGAR RESIDENTIAL ASSOCIATION VS. STATE OF TAMIL NADU [REFERRED TO]
SANTHOSH BUILDERS VS. DEPUTY COMMISSIONER OF COMMERCIAL TAXES [REFERRED TO]
MAGNUM PROMOTERS P. LTD. VS. UNION OF INDIA [REFERRED TO]
VELAXAN KUMAR VS. UNION OF INDIA [REFERRED TO]
VAMSHI ART PRINTERS (P) LTD. VS. COMMERCIAL TAX OFFICER [REFERRED TO]
SMT. MURTI DEVI AND ORS. VS. THE STATE OF HARYANA [REFERRED TO]
LAXMI DEVI VS. STATE OF BIHAR AND ORS. [REFERRED TO]
ISHWAR CHAND SHARMA VS. STATE OF U.P. AND ORS. [REFERRED TO]
WORKING FRIENDS COOPERTIVE HOUSE BUILDING SOCIETY LTD VS. STATE OF PUNJAB [REFERRED TO]
YOGENDRA KUMAR JAISWAL AND ORS. VS. STATE OF BIHAR AND ORS. [REFERRED TO]
YOGESH NEEMA AND ORS. VS. STATE OF M.P. AND ORS. [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SUKHBIR SINGH & OTHERS [REFERRED TO]



Cited Judgements :-

MAJ. GEN. KANTAMNENI BABAYYA VS. THE STATE OF ANDHRA PRADESH [LAWS(APH)-2017-6-35] [REFERRED TO]
C. RAVI SUBRAMANYAM VS. THE STATE OF TAMIL NADU [LAWS(MAD)-2017-11-359] [REFERRED TO]
TELANGANA STATE INDUSTRIAL VS. SRI MITHRA REAL ESTATES PVT. LTD [LAWS(TLNG)-2022-2-4] [REFERRED TO]


JUDGEMENT

Sri. Ramesh Ranganathan, ACJ. - (1.)Writ Appeal Nos. 12, 13, 14, 15, 16, 17 and 25 of 2016 have been filed by the Special Deputy Collector cum Land Acquisition Officer, and the Hyderabad Metro Rail Limited, aggrieved by the Common order passed by Justice S.V. Bhatt on 02.03.2015. W.A. Nos. 22, 123 and 135 of 2016, W.A. No.259 and 260 of 2015, and cross objections in W.A. No. 22 of 2016 are preferred against the common order passed by Justice P. Naveen Rao on 20.02.2015. Parties shall, hereinafter, be referred to as they were arrayed in the Writ Petitions against which these appeals have been preferred under Clause 15 of the Letters Patent.
(2.)Facts, to the limited extent necessary, are that land acquisition proceedings were initiated in the subject areas i.e., Nampally, Begumpet and Secunderabad under the Land Acquisition Act, 1894 ( 1894 Act ). The section 4(1) Notification was issued on 25.04.2013, the Sec. 5(a) enquiry was held on 27.04.2013, and the Sec. 6 declaration was issued on 09.07.2013. Notice of the award enquiry was issued on 24.07.2013. The respondents claim that the award enquiry was held, the Government granted approval, under Sec. 11 of the Land Acquisition Act, 1894 (the 1894 Act for short) on 19.12.2013, and the award was pronounced on 23.12.2013, and it is only thereafter that the Right to Fair Compensation and Transparency in land Acquisition, Rehabilitation and Resettlement Act, 2013 ( the 2013 Act ) came into force on 01.01.2014. It is, however, not in dispute that the notice of the award, under Sec. 12(2) of the 1894 Act, was communicated to all the petitioners only after 01.01.2014, to some on 08.01.2014, to some others a few months after 01.01.2014, and to a few others more than a year or a year and a half after the 2013 Act came into force.
(3.)It is only after receipt of the notices, under Sec. 12(2) of the 1894 Act, did those, whose lands were subjected to acquisition, invoke the jurisdiction of this Court under Art. 226 of the Constitution contending that: (a) they were entitled to compensation under the 2013 Act in view of Sec. 24(1)(a) thereof; (b) alternatively, they were entitled to compensation under the 2013 Act in view of the proviso to Sec. 24(2); and (c) the award was ante-dated and was made not on 23.12.2013, but on or around the date when the Sec. 12(2) notices were issued to them.
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