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Kalawati Wamanrao Gaikwad (D) through LRS. Vs. Regional Officer, Maharashtra Industrial Development Corporation, Latur and Ors.

[Civil Appeal No. 1223-1224 of 2017 @ Special Leave Petition (C) No. 3451-3452 of 2017 @ Special Leave Petition (C) ......CC No. 2002-2003 of 2017]

[Civil Appeal No. 1225 Of 2017 [@ Special Leave Petition (C) No. 3454 of 2017 @ Special Leave Petition (C) ......CC No. 2005 of 2017]

[Civil Appeal No. 1226-1230 of 2017 @ Special Leave Petition (C) No. 3456-3460 of 2017 @ Special Leave Petition (C) ......CC No. 2039-2043 of 2017]

KURIAN, J.

1. Delay condoned.

2. Leave granted.

3. In view of the order dated 11.09.2015 passed in Civil Appeal Nos. 7070-7071 of 2015, these appeals are also disposed of by directing that 50% of the enhanced compensation granted to the appellants shall be released without security whereas balance of 50% shall be released to them on furnishing security to the satisfaction of the Reference Court.

4. The order(s) of the High Court is/are set aside and the appeals are allowed.

.......................J. [KURIAN JOSEPH]

.......................J. [A. M. KHANWILKAR]

New Delhi;

January 30, 2017.


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