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Shri Narasimhaiah vs The Managing Director on 7 January, 2009

Karnataka High Court
Shri Narasimhaiah vs The Managing Director on 7 January, 2009
Author: Ajit J Gunjal
IN THE HIGH COURI' OF KARNATAKA AT BANGALORE}.

DATED THIS THE 7m DAY OF JANUARY 2OQ'9----'.' " 

BEFORE

THE ]E~ION'BLE MR. JUSTXCE Agjrr  %   '

WRIT PETITION No.259/2Qo§(:,A~KL*mB)Ti  

BETWEEN :

Shri.Narasimhaiah,

Aged about 54 yeais,

S/o.Na,rasimhaiah,f  .   ._ 

Residing at DascgOv'J'?i.fl13a:3--. 2:   

Doddi,   

Iia1'ohaIliHobI3,V      

Ramanmaram   _ -- ...PETITIONER

(By  Assts., Advs.)
AND;  %  % % 
'  Iiitiumial Area

Bgvélapnient Beard,
K.E'.Grc1¢,'  Road,

 L Ban§alo1'e-~:"S6() m1.

'    Land Acquisition

  Karnataka Industrial
__  ikvelopment Board,
. E _

kj 3; ' Bajxgalormséo 009. ...RES3PONDEN"I'S

(By Sri.Basavaraj V. Sabarad, Adv.)



.2-

This writ pefition is filed under Article 226 of the
Constitution of India with a prayer to direct the
respondents to consider the written representation.»

dated 11.12.2008 at Armcxums ‘D’ & ‘E’ filed by_4tl_:1c._ ‘-..
petitioner for denotification of the land “~ V.
Sy.No. I 15 mcasuring 3 acres 30 guntas situ_e.tcd'”
Medmaranahalli villme, Harohalli Hobli, ..
Taluk, R District unglcr__ thcj” “agi”_
circumstances ofthe case. : ” ._ -I’ ,

This writ Petition 001111138 olr4’1=. fc,-r 51 ll V’
hearing, this day, the Court madg’ follmjvizigf

oR%DERl lllj%-

Mrflasavaraj V.Sabé1*.lld, accepts

notice for 11espoI1(le’i1t3__1

2. for the petitioner, to
serve a set;

3.. is listed for preliminary

it is taken up for final disposal.

~ claims to be the owner of the

AA in llqiiestion. Pursuant to the preliminary

dated 31.01.2007 issued under Section

‘§§3{.l.).Ef the Karnataka Industrial Area Development Act,

” land belonging to the pefitioner was proposed to be W,

/’

-3-

acquired. Final notification was also issued

acquisition proceedings are completed. The case of

Petitioner is that in the mean time. ~

belongmg’ to the owners adjoining t£_)…fl1_t3 ” ‘4 ‘V

petitioner having been if

application] representation is 1:9

whether the land in question — E

5. Apparently, the are

completed. Sincf: . ta-._ V’i.*::»- fiver: for

danotiifying the shall

consider the same an’ three months

firm the date ofrco} p1; of : rdance with

a:f V is permitted to file his

‘ H V. A’ ‘ within four weeks.

Sd/-3
…» Judge

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