Skip to content


Krishna Yachendra Bahadurvaru Vs. the Special Land Acquisition Officer, City Improvement Trust Board, Bangalore and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtSupreme Court of India
Decided On
Judge
AppellantKrishna Yachendra Bahadurvaru
RespondentThe Special Land Acquisition Officer, City Improvement Trust Board, Bangalore and ors.
Excerpt:
- .....and 6% interest p.a. from the date of possession till the date of payment was allowed to the appellant......
Judgment:
The Text below is only a summarized version of the order pronounced

Appeals were filed for determination of compensation for acquisition of lands vide notification dated 30-10-1951 and 26-01-1954. It was found by the court that the quality of two lands were same and compensation in respect of them would also be same as there was hardly any difference in the market value of the land between 30-10-1951 and 28-01-1954 (as per the surveys conducted during the said period). Value of a land in the same block on 18-04-1946 was Rs. 6 - per sq Yard and Rs. 12 - per sq. yard on 02-04-1956, thus mean of two i.e. Rs. 9 - per sq. yard was fixed as market value for the two lands in question. It was held that in many cases determination of market value depends on evaluation of many imponderables, thus, estimation of market value was a work of conjecture. Also, solatium of 15% on the enhanced compensation and 6% interest p.a. from the date of possession till the date of payment was allowed to the appellant.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //