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Devender Singh Vs. State of Haryana & Ors.

[Civil Appeal No. 4238 of 2018 arising out of Special Leave Petition (C) No. 27879 of 2016]

KURIAN, J.

1. Leave granted.

2. We find that the connected matter has been disposed of by another Bench of this Court vide order dated 06.07.2017.

The order reads as follows:-

"Delay condoned. Leave granted. This appeal is filed seeking enhancement of compensation in respect of the land acquired vide Notification dated 27.01.2003 issued under Section 4 of the Land Acquisition Act ('the Act') followed by declaration dated 23.01.2004 under Section 6 of the Act. On reference, the learned District Judge assessed the market value of the acquired land at Rs.20,00,000/- per acre, which is maintained by the High Court while refusing to give any further enhancement. The other batch of appeals, with main case being Civil Appeal No. 4555 of 2011, arising out of the same Notification, had come before this Court, and were decided vide judgment dated 2 11.12.2014 whereby the compensation was enhanced by Rs.1,00,000/- per acre, inclusive of all statutory benefits. Therefore, we allow this appeal in the terms of the above said decision."

3. This appeal also stands disposed of in terms of the above appeal, however denying the statutory benefits for the entire period covered by the delay before this Court and before the High Court.

..........................J. (KURIAN JOSEPH)

..........................J. (MOHAN M. SHANTANAGOUDAR)

..........................J. (NAVIN SINHA)

New Delhi;

April, 20, 2018.

Item No.48 Court No.5 Section IV-B

Supreme Court of India

Record of Proceedings

Devender Singh Vs. State of Haryana & Ors.

[Petition(s) for Special Leave to Appeal (C) No(s). 27879/2016 arising out of impugned final judgment and order dated 09-12-2010 in RFA No. 2307/2010 passed by the High Court Of Punjab & Haryana At Chandigarh]

Date: 20-04-2018

This petition was called on for hearing today.

CORAM:

HON'BLE MR. JUSTICE KURIAN JOSEPH

HON'BLE MR. JUSTICE MOHAN M. SHANTANAGOUDAR

HON'BLE MR. JUSTICE NAVIN SINHA

For Petitioner(s)

Mr. Gagan Gupta, AOR

For Respondent(s)

Mr. Devender Kumar Saini, AAG

Mr. Vishwa Pal Singh, AOR

UPON hearing the counsel the Court made the following

O R D E R

Leave granted.

The appeal is disposed of in terms of the signed nonreportable judgment. Pending applications, if any, also stand disposed of.

R. Natarajan

Renu Diwan

Court Master (Sh)

Asst. Registrar

Signed non-reportable judgment is placed on the file



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