ABCI INFRASTRUCTURE PVT. LTD. Vs. STATE OF WEST BENGAL AND ORS.
LAWS(CAL)-2016-4-52
HIGH COURT OF CALCUTTA
Decided on April 22,2016

ABCI Infrastructure Pvt. Ltd. Appellant
VERSUS
STATE OF WEST BENGAL AND ORS. Respondents





Cited Judgements :-

MOTILAL MONDAL VS. UNION OF INDIA [LAWS(CAL)-2022-12-24] [REFERRED TO]


JUDGEMENT

Arijit Banerjee, J. - (1.)In this writ application the petitioner prays for quashing of the land acquisition proceedings in LA Case No. 1 -D -2/3 of 1965 -66 and LA Case No. 1 -D -2/4 of 1965 -66.
Contention of the petitioner: -

(2.)In the year 2009 by six separate deed of conveyance, the then owners of the land being Premises No. 57 of 59 Palm Avenue, Calcutta 700019 was transferred to and in favour of the petitioner for valuable consideration. As such the petitioner became the owner of the said land. The petitioner got is name mutated in the records of the Calcutta Municipal Corporation and has been regularly paying the applicable taxes.
(3.)In February, 1963 an acquisition proceeding had been initiated by the Land Acquisition Collector, Calcutta, being the respondent No. 3 herein, in respect of the said land and by a notification bearing No. 2500A LA dated 15 February, 1963 was issued by the Collector under the Land Acquisition Act, 1894.
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