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Union of India (Uoi) and anr. Vs. Som Dutt and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtSupreme Court of India
Decided On
Case NumberCivil Appeals Nos. 6738 and 6739 of 1983
Judge
Reported in1987Supp(1)SCC433
AppellantUnion of India (Uoi) and anr.;union of India (Uoi) and anr.
RespondentSom Dutt and ors.;munshi Ram and anr.
Prior historyArising out of Special Leave Petitions (Civil) Nos. 9505-22 of 1981
Excerpt:
- [ a.p. sen and; e.s. venkataramiah, jj.] -- land acquisition act, 1894 — section 23 — compensation — calculation of — fifteen years' purchase rule to be applied — solatium of 15 per cent and interest also payable -- in union of india v. shanti devi1 we have held that for the lands acquired for the beas project in the years 1962 and 1963 compensation should be calculated by applying fifteen years' purchase rule instead of twenty years' purchase rule.e.s. venkataramiah, j.1. special leave granted.2. in union of india v. shanti devi1 we have held that for the lands acquired for the beas project in the years 1962 and 1963 compensation should be calculated by applying fifteen years' purchase rule instead of twenty years' purchase rule. in these appeals which are connected with the above mentioned cases, we make a similar direction. consequently the compensation awarded on lands in these cases is reduced by one fourth. the solatium of 15 per cent and interest payable on the compensation shall be computed accordingly.3. the appeals are, therefore, allowed in part and the orders of the high court shall stand modified accordingly. parties shall bear their own costs throughout
Judgment:

E.S. VENKATARAMIAH, J.

1. Special leave granted.

2. In Union of India v. Shanti Devi1 we have held that for the lands acquired for the Beas Project in the years 1962 and 1963 compensation should be calculated by applying fifteen years' purchase rule instead of twenty years' purchase rule. In these appeals which are connected with the above mentioned cases, we make a similar direction. Consequently the compensation awarded on lands in these cases is reduced by one fourth. The solatium of 15 per cent and interest payable on the compensation shall be computed accordingly.

3. The appeals are, therefore, allowed in part and the orders of the High Court shall stand modified accordingly. Parties shall bear their own costs throughout


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