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Land Acquisition Officer, Punjab Vs. Anudeep Kaur & Ors [1995] INSC 813 (8 December 1995)

Ramaswamy, K. Ramaswamy, K. Hansaria B.L. (J)

CITATION: 1996 SCC (1) 431 1995 SCALE (7)272

ACT:

HEAD NOTE:

O R D E R

Leave granted.

The controversy is no longer res integra as regards entitlement to payment of additional amount under Section 23 (1-A) of the Land Acquisition Act, 1894, as amended by Act 68 of 1984. The award of the Land Acqusiition Officer is dated July 30, 1981. Therefore, Section 23 (1-A) has no application to the award in question. Under these circumstances, the Civil court has no jurisdiction to amend the award and decree awarding additional amount under Section 23 (1-A). The High Court equally committed an error of law in dismissing the civil revision in that behalf.

The appeals are accordingly allowed to the above extent. No costs.

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