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The State Of Kerala Rep. By The vs Chakkiath Lakshmi on 2 July, 2008

Kerala High Court
The State Of Kerala Rep. By The vs Chakkiath Lakshmi on 2 July, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

LA.App..No. 400 of 2008(D)


1. THE STATE OF KERALA REP. BY THE
                      ...  Petitioner
2. THE EXECUTIVE ENGINEER, NH DIVISION

                        Vs



1. CHAKKIATH LAKSHMI,
                       ...       Respondent

2. CHAKKIATH KOUSALLYA

3. CHAKKIATH RAMADASAN,

4. CHAKKIATH RADHA,

5. CHAKKIATH RAMACHANDRAN,

6. CHAKKIATH REMA

7. CHEMBEN DEVI,

8. K.PADMAVATHY,W/O.LATE CHAKKIATH BALAN

9. C.K.MANOJ KUMAR,

10. C.K.JEEJA,

11. C.K.SEEJANA,

                For Petitioner  :GOVERNMENT PLEADER

                For Respondent  :SRI.SERGI JOSEPH THOMAS

The Hon'ble MR. Justice PIUS C.KURIAKOSE

 Dated :02/07/2008

 O R D E R
                       PIUS.C.KURIAKOSE, J.
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                          L.A.A.No. 400 OF 2008
                  - - - - - - - - - - - - - - - - - - - - - - - - - -
                    Dated this the 2nd day of July, 2008

                                JUDGMENT

The appeal is remaining defective on the reason that service of

notice has not been completed on all the respondents. But I find that it

will be possible to finally decide the appeal even before the service is

completed.

2. This appeal pertains to acquisition of land for the

construction of Thalassery-Mahe bye-pass to NH 17 pursuant to a

notification under Section 4(1) dated 13-07-2000. The awarding

officer granted land value at the rate of Rs. 7761/- per cent which was

enhanced by the court to Rs. 17,500/-. It is brought to my notice that a

Division Bench of this court in a large number of cases including

L.A.R. No. 766/2006 approved the enhancement granted by the

reference court. This appeal accordingly will stand rejected.

PIUS.C.KURIAKOSE
JUDGE

sv.

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