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Harbans Singh, Vs. Union of India (Uoi) and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtSupreme Court of India
Decided On
Case NumberCivil Appeals Nos. 470 and 471 of 1985
Judge
Reported in1995Supp(4)SCC223
AppellantHarbans Singh, ;shani Devi and ors.
RespondentUnion of India (Uoi) and ors.
Excerpt:
- [a.n. sen,; p n bhagwati and; ranganath misra, jj.] - we are making this order having regard to the fact that the law has in the meanwhile been amended with a view to providing solatium at the rate of 30 per cent and interest at the rate of 9 per cent per annum.a.n. sen,; p n bhagwati and; ranganath misra, jj.the order of the court was as follows :having regard to the peculiar facts and circumstances of the present case and particularly in view of the fact that the appointment of the arbitrator was not made by the union of india for a period of over 16 years, we think this is a fit case in which solatium at the rate of 30 per cent of the amount of compensation and interest at the rate of 9 per cent per annum should be awarded to the appellants. we are making this order having regard to the fact that the law has in the meanwhile been amended with a view to providing solatium at the rate of 30 per cent and interest at the rate of 9 per cent per annum. the appeal is accordingly disposed of but with no orders as to costs.
Judgment:

A.N. Sen,; P N Bhagwati and; Ranganath Misra, JJ.

The Order of the Court was as follows :

Having regard to the peculiar facts and circumstances of the present case and particularly in view of the fact that the appointment of the arbitrator was not made by the Union of India for a period of over 16 years, we think this is a fit case in which solatium at the rate of 30 per cent of the amount of compensation and interest at the rate of 9 per cent per annum should be awarded to the appellants. We are making this order having regard to the fact that the law has in the meanwhile been amended with a view to providing solatium at the rate of 30 per cent and interest at the rate of 9 per cent per annum. The appeal is accordingly disposed of but with no orders as to costs.


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