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State of Punjab Vs. Mohinder Singh and anr. - Court Judgment

LegalCrystal Citation
Overruled ByUnion of India (UOI) and Anr. vs. Raghubir Singh (Dead) by Lrs. Etc
SubjectProperty
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 3267 of 1979
Judge
Reported inAIR1987SC758; 1985(1)SCALE1319; (1986)1SCC365
AppellantState of Punjab
RespondentMohinder Singh and anr.
Excerpt:
- labour & services regularisation of service: [s.b.sinha & cyriac joseph,jj] claim by respondents-initial recruitment of respondents being wholly illegal and contrary to constitutional scheme of the country held, direction by high court to authorities to consider cases of respondents for regularisation is illegal. .....already got 6%.2. with the above observation, we dismiss the.....
Judgment:
1. Heard counsel for the parties. We find no merit in this appeal so far as quantum of compensation is concerned because special leave petition has been dismissed against the impugned judgment However the respondents are entitled to the benefit of the provisions of Act 68 of 1984 by which 30% solatium is to be given from the date of publication to the date of notification under Section 4, Sub-section (1) of the Act, and interest at the rate of 9% instead of 6%, as originallycontained in the un-amended Act, from the date of taking possessionof the land acquired. Since the decision in this case has been given after one year, it is manifest that under the said Act, respondents would be entitled to interest at the rate of 9% out of which they have already got 6%.

2. With the above observation, we dismiss the appeal.


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