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Sukhwant Kaur and Ors. Vs. State of Haryana and Anr. - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
AppellantSukhwant Kaur and Ors.
RespondentState of Haryana and Anr.
Excerpt:
non-reportable in the supreme court of india civil appellate jurisdiction civil appeal no.10177 of2016[@ special leave petition (c) no.17147 of2016]. sukhwant kaur and ors. appellant(s) versus state of haryana and anr respondent(s) judgment kurian, j.1. leave granted.2. in view of the order passed by this court in slp (c) no.29600-29602 of2012arising out of the common impugned judgment dated 01.05.2012, we hold that the appellants shall be entitled to compensation at the rate of rs. 1,25,000/- (rupees one lakh and twenty five thousand) per acre over and above the compensation awarded by the high court.4. needless to say, the appellants shall be entitled to the statutory benefits, except for the period covered by delay.5. with the aforesaid directions, the appeal is disposed of. no costs......
Judgment:

NON-REPORTABLE IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION CIVIL APPEAL No.10177 OF2016[@ SPECIAL LEAVE PETITION (C) No.17147 OF2016]. SUKHWANT KAUR AND ORS. Appellant(s) VERSUS STATE OF HARYANA AND ANR Respondent(s)

JUDGMENT

KURIAN, J.

1. Leave granted.

2. In view of the order passed by this Court in SLP (C) No.29600-29602 OF2012arising out of the common impugned Judgment dated 01.05.2012, we hold that the appellants shall be entitled to compensation at the rate of Rs. 1,25,000/- (Rupees One Lakh and Twenty Five Thousand) per acre over and above the compensation awarded by the High Court.

4. Needless to say, the appellants shall be entitled to the statutory benefits, except for the period covered by delay.

5. With the aforesaid directions, the appeal is disposed of. No costs. .......................J.

[ KURIAN JOSEPH ]. .......................J.

[ ROHINTON FALI NARIMAN ]. New Delhi; October 17, 2016.


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