KUSHESHWAR JHA SON OF LATE BABU PRASAD JHA Vs. THE STATE OF BIHAR THROUGH THE COLLECTOR
LAWS(PAT)-2014-6-94
HIGH COURT OF PATNA
Decided on June 30,2014

Kusheshwar Jha Son Of Late Babu Prasad Jha Appellant
VERSUS
The State Of Bihar Through The Collector Respondents


Referred Judgements :-

NAZIR AHMAD V. KING EMPEROR [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]


JUDGEMENT

SHIVAJI PANDEY,J. - (1.)Heard learned counsel for the petitioner and the State.
(2.)In this case, petitioners have sought a relief in the nature of mandamus commanding the respondents to make payment of compensation at the revised rate to the petitioners in view of acquisition of land under the provisions of Land Acquisition Act 1894 measuring an area 0.22/71 decimals and 30 decimals respectively acquired for construction of Parsauni Minor Canal situated in village Ajanauli within Bisfi Block in the district of Madhubani.
(3.)It appears that the Government has taken a policy decision for construction of a canal and for that there was necessity to acquire land and, accordingly, notices were issued under section 4, 6 and 9 of the Act and ultimately land of petitioners appertaining Khata Nos. 41 and 42 plot Nos. 1462, 1463, 1465 and 1464 measuring an area 30 decimals were acquired.
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