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J. Nirmala Devi & Others v/s The Hindustan Petroleum Corporation Limited, Vijayawada-Dharmapuri Pipeline project, Rep., by its General Manager, Mumbai & Others


Company & Directors' Information:- HINDUSTAN PETROLEUM CORPORATION LIMITED [Active] CIN = L23201MH1952GOI008858

Company & Directors' Information:- A R C INDIA PETROLEUM PRIVATE LIMITED [Active] CIN = U11202TG2009PTC063249

Company & Directors' Information:- S K B PROJECT (INDIA) PRIVATE LIMITED [Active] CIN = U45202MP2008PTC020457

Company & Directors' Information:- A J PROJECT PRIVATE LIMITED [Active] CIN = U70101WB2006PTC110040

Company & Directors' Information:- M B S PROJECT PRIVATE LIMITED [Strike Off] CIN = U45209GJ2000PTC038147

Company & Directors' Information:- K C PROJECT INDIA PRIVATE LIMITED [Active] CIN = U55101DL1997PTC088558

Company & Directors' Information:- A. H. PROJECT PRIVATE LIMITED [Active] CIN = U45400WB2010PTC141970

Company & Directors' Information:- H E F PROJECT PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1995PTC069794

Company & Directors' Information:- S R PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U23200MH1999PTC122909

Company & Directors' Information:- B J S PROJECT PRIVATE LIMITED [Active] CIN = U74900WB2015PTC206605

Company & Directors' Information:- PROJECT Q AND S PRIVATE LIMITED [Active] CIN = U74999HR2020PTC086437

Company & Directors' Information:- N. P. PETROLEUM LIMITED [Strike Off] CIN = U23201UP1995PLC018153

Company & Directors' Information:- R H PETROLEUM PRIVATE LIMITED [Active] CIN = U23209MH1996PTC101701

Company & Directors' Information:- AMP PROJECT PRIVATE LIMITED [Active] CIN = U45400WB2011PTC164997

Company & Directors' Information:- K S M PETROLEUM PRIVATE LIMITED [Active] CIN = U01120TZ1978PTC000800

Company & Directors' Information:- K D PROJECT PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC209307

Company & Directors' Information:- A. M. PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U51524MH2014PTC255581

Company & Directors' Information:- S V S PETROLEUM PRIVATE LIMITED [Active] CIN = U51909DL2002PTC116940

Company & Directors' Information:- E PROJECT PRIVATE LIMITED [Active] CIN = U72300HR2015PTC057142

Company & Directors' Information:- HINDUSTAN CORPORATION PRIVATE LIMITED [Dissolved] CIN = U74900KL1901PTC000424

Company & Directors' Information:- HINDUSTAN LTD. [Active] CIN = U99999MH1917PTC000472

Company & Directors' Information:- INDIA PETROLEUM COMPANY LIMITED [Dissolved] CIN = U99999MH1936PTC002453

Company & Directors' Information:- NIRMALA CORPORATION [Dissolved] CIN = U99999MH1948PLC006174

Company & Directors' Information:- HINDUSTAN CORPORATION LIMITED [Dissolved] CIN = U99999MH1949PLC007790

    W.A Nos. 12, 20, 21, 23, 24, 25, 26, 27, 28, 29, 30, 31, 32, 33, 34, 35, 36, 37, 38 & 39 of 2020

    Decided On, 08 January 2020

    At, High Court of Andhra Pradesh

    By, THE HONOURABLE CHIEF JUSTICE MR. J.K. MAHESHWARI & THE HONOURABLE MR. JUSTICE M. SEETHARAMA MURTI

    For the Appellant: J.U.M.V. Prasad, Advocate. For the Respondents: R1 & R2, G. Ram Gopal, Advocate, R3, Government Pleader for Revenue, R4, Government Pleader for Forests, R5, Government Pleader for Agriculture.



Judgment Text


Common Judgment (Oral)

J.K. Maheshwari, CJ

1. This order shall govern disposal of all the aforesaid appeals arising out of the common order dated 4.12.2019 passed by learned single Judge in batch of writ petitions viz., W.P.Nos.16967 of 2019 and batch.

2. The main grievance of the writ petitioners/appellants is that after acquisition of the land of the writ petitioners as per the provisions of Petroleum & Mineral Pipelines (Acquisition of Right of User in Land) Act, 1962 (hereinafter referred to as ‘Act, 1962), by following the procedure as contemplated under Sections 4 and 6 of the Land Acquisition Act, for the purpose of determination of compensation, due procedure as specified in Sections 8, 9 and 10 has not been followed, while the other side contends that as prescribed under the Act, 1962 procedure has been followed preparing panchanama through Government agencies; therefore, in the matter of determination of compensation, there cannot be any dispute and in case, the appellants are aggrieved by the amount of compensation so decided by the Government passing an award, they are having a remedy as per Section 10(2) of the Act, 1962. In view of the foregoing, it is urged that the learned single Judge has rightly disposed of the writ petitions.

3. Learned Counsel for the appellants has strenuously urged that it is a case in which the land was acquired for laying down pipeline, but the factual scenario of affording due opportunity by way of panchanama, has not been brought on record, however, the writ petitioners want to take recourse of law under Section 10(2) of the Act, 1962, and in the absence of evidence in respect of the trees in question, which are going to be demolished by laying down a pipeline, they may not be in a position to establish their genuine claim bringing cogent evidence to that effect; therefore, appropriate directions may be issued to the effect that, while using the land of the individual writ petitioners, the area where the pipeline is being laid and the present situation basing on which, the compensation is to be granted, be photographed; measurement of the trees and other items for which compensation may be determined may be brought on record in the presence of individual writ petitioners in respect of the respective lands; with the modification of the order of the learned single Judge as above, these writ appeals may be disposed of.

4. After hearing the learned Counsel for the appellants, the Counsel for respondents as well as the learned Government Pleaders, we are of the considered opinion that, determination of the amount of compensation of the land acquired for the purpose of laying down the pipe line is based on factual aspects. Those factual aspects, as they exist as on the date of laying down the pipe line, must come on record in the presence of the parties, thereby enabling determination of due amount of compensation. However, in this regard in place of issuing an interim direction, survey, if any, is made regarding the land of the individual writ petitioners, in addition to the direction by the learned single Judge, it is directed that the respondents shall continue to lay down the pipeline, but while doing so, with respect to the land, they shall take photographs of the number of trees and also the measurements and their age, by giving notice, to the other side and in the presence of all the parties. After completion of this process, they will carry on with the work of laying down pipeline. After taking all these evidence, one set be supplied to the wri

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t petitioners and one copy may be kept in the record. After determination of compensation, if the individual petitioners are aggrieved, they are at liberty to take recourse as contemplated under Section 10(2) of the Act, 1962. 5. In view of the foregoing, all these writ appeals stand disposed of. No costs. As a sequel all the pending miscellaneous applications in these cases are closed.
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