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Abdul Karim Allarakha Vs. State of Rajasthan and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 2483 of 1981 (Arising out of Special Leave Petition No. 9020 of 1980)
Judge
Reported inAIR1982SC61; (1982)3SCC227
ActsRajasthan Land Acquisition Act, 1953 - Sections 18; Land Acquisition Act, 1894 - Sections 11 and 18
AppellantAbdul Karim Allarakha
RespondentState of Rajasthan and anr.
Cases ReferredEzra v. Secretary of State
Excerpt:
.....by owner of offending vehicle that he was not driving vehicle insurance company categorically stated that driver was not holding valid and effective licence owner of vehicle was aware of pleadings of parties and had adduced evidence in that behalf held, non-framing of specific issue as to whether he was driving vehicle or not would not, therefore, prejudice him. section 3 & central motor vehicles rules (1989), rr. 4 &14: [s.b.sinha & dr.mukundakam sharma,jj] effective driving licence held, holding of a learners licence is imperative for filing of application for grant of regular licence. converse, however, is not true. section 149: [s.b.sinha & dr.mukundakam sharma,jj] accident claim specific plea raised by owner of offending vehicle that he was not driving vehicle..........as to the competency of the reference made by the collector under section 18 of the rajasthan land acquisition act, 1953 (hereinafter called the act), at the instance of the state government, for reduction of the amount of compensation awarded by him and second, as to whether the collector by his award having made an offer on behalf of the state government, could have made a reference under section 18 of the act at all. for obvious reason these questions were not raised before the high court. the acquisition was not under the land acquisition act 1894 but under the rajasthan land acquisition act 1953, as compared with section 18 of the land acquisition act 1894 the provisions of section 18 of the rajasthan land acquisition act, 1953 are much wider in scope.2. the facts are few and.....
Judgment:

A.P. Sen, J.

1. The two points involved on this appeal by special leave from a Judgment from the Rajasthan High Court are first as to the competency of the reference made by the Collector under Section 18 of the Rajasthan Land Acquisition Act, 1953 (hereinafter called the Act), at the instance of the State Government, for reduction of the amount of compensation awarded by him and second, as to whether the Collector by his award having made an offer on behalf of the State Government, could have made a reference under Section 18 of the Act at all. For obvious reason these questions were not raised before the High Court. The acquisition was not under the Land Acquisition Act 1894 but under the Rajasthan Land Acquisition Act 1953, As compared with Section 18 of the Land Acquisition Act 1894 the provisions of Section 18 of the Rajasthan Land Acquisition Act, 1953 are much wider in scope.

2. The facts are few and are not in dispute. The Land Acquisition officer awarded a total compensation of Rs. 6,92.317.34, We are not concerned with the compensation awarded for the building and the structures, but only with the compensation for the land acquired. On a reference under Section 18 of the Act made by the Collector at the instance of the State Government Department for which the property was acquired, the learned Civil Judge, Aimer, reduced the amount of compensation for the land to Rs. 40/- per sq. yd. on appeal, the High Court enhanced the compensation amount to Rs. 42/- per sq. yd. and further granted an amount of Rs. 5,000/-, as compensation for the electric fittings and fixtures.

3. There can be no doubt as to the competency of the reference under Section 18 of the Act which reads as follows:

18(1). The State Government department on whose behalf or the company for which acquisition is being made or any person interested who has not accepted the award or the amendment thereof may, by written application to the Collector, require that the matter be referred by the Collector for the determination of the court whether his objection be to the measurement of the land, the amount of the compensation, the amount of costs allowed, the persons to whom it is payable, or the apportionment of the compensation among the persons interested.

It is clear upon the plain terms of the Section that a reference may be had not only at the instance of the person interested who has not accepted the award or the amendment thereof, but also at the instance of the authority acquiring land. i.e. on whose behalf or the company for which the acquisition is being made. The contention that the award made by the Land Acquisition Officer being an offer made on behalf of the State Government, the reference by the Collector under Section 18 of the Act for reduction of the amount of compensation awarded by him was not competent cannot be accepted. In Mohammed Hasnuddin v. State of Maharashtra : [1979]2SCR265 one of us (Sen. J.) observed: 'While it is true that the Collector in making the award under Section 11 acts as an agent of the Government, he in making a reference to the court under Section 18 acts as a statutory authority.' Ibid at P. 580 (of SCC): (at P. 409 of AIR). It is well settled after the decision of the Privy Council in Ezra v. Secretary of State for India, (1905) ILR 32 Cal 605 that the legislature has assigned to the Collector the position of an agent of the Government while making an award under Section 11. No doubt, the award made by the Land Acquisition Officer is in the nature of an offer, but it is subject to the right of the State Government to ask for a reference under Section 18 of the Act. Under Section 18 of the Act, one of the questions that may be referred by the Collector for the determination of the court is as to the objection to the amount of compensation awarded. If the State Government is dissatisfied with the award made by the Land Acquisition Officer, it may apply for a reference under Section 18 for reduction of the amount of compensation. The reference made by the Collector under Section 18 of the Act as to the amount of compensation was, therefore, competent. Both the points must, therefore, be answered in favour of the respondent.

4. Two other questions are raised, one relating to award of solatium on the enhanced amount of compensation and the other to the grant of interest thereon. The High Court has enhanced the amount of compensation awarded for the land to Rs. 42/- per sq. yd. as against Rs. 40/- per sq. yd. awarded by the learned Civil Judge, and has also awarded Rs. 5,000/- towards the electric fittings and fixtures. The rest of the judgment passed by the learned Civil Judge has been maintained. We wish to clarify that the enhanced amount of compensation will carry the usual solatium at the rate of 10 per cent, as also interest at the rate of 4 per cent, per annum thereon from the date of the award of the Land Acquisition Officer till realisation. There shall be no order as to costs.


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