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The Chandra District Central Co-operative Bank Ltd. Vs. the State Industrial Court and ors. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtSupreme Court of India
Decided On
Judge
Reported in[1973(26)FLR388]; (1972)4SCC818
AppellantThe Chandra District Central Co-operative Bank Ltd.
RespondentThe State Industrial Court and ors.
Excerpt:
- land acquisition act (1 of 1894)section 18: [r.v.raveendran & j.m. panchal,jj] new plea - plea that there was delay in seeking reference under section 18 of the land acquisition act not raised before reference court or first appellate court or high court cannot be raised for first time before supreme court. section 23: [r.v.raveendran & j.m.panchal,jj] determination of compensation - acquisition of large areas of land held, government should ensure payment of realistic compensation with appropriate rehabilitation measures, to prevent ruination of poor families. g.k. mitter, j.1. at our suggestion, the learned counsel for the parties agreed that it would be in the interests of their orients to bottle the matter. we gave an outline as to what the terms of settlement should contain, and we note that the parties have put in an application for compromise, signed by their respective counsel, in the court today. 2. in our view, the compromise is in the interests of both the parties except that the certificates referred to in clause (1) of the application for compromise is to be forwarded to the appellant within two months from today.3. the appeal is disposed of in terms of the compromise.
Judgment:

G.K. Mitter, J.

1. At our suggestion, the learned Counsel for the parties agreed that it would be in the interests of their orients to bottle the matter. We gave an outline as to what the terms of settlement should contain, and we note that the parties have put in an application for compromise, signed by their respective counsel, in the Court today.

2. In our view, the compromise is in the interests of both the parties except that the certificates referred to in Clause (1) of the application for compromise is to be forwarded to the appellant within two months from today.

3. The appeal is disposed of in terms of the compromise.


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