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Jagjeevan Singh & Others v/s State of U.P.Thr Prin.Secy.Industrial Development Deptt.& Others

    Land Acquisition No. 19738 of 2017

    Decided On, 24 July 2018

    At, High Court of Judicature at Allahabad

    By, THE HONOURABLE MR. JUSTICE VIKRAM NATH & THE HONOURABLE MR. JUSTICE RAJESH SINGH CHAUHAN

    For the Petitioners: Rajendra Pratap Singh, Surendra Pratap Singh, Advocates. For the Respondents: S B. Pandey, C.S.C, S.P. Panday, Advocate.



Judgment Text

Vikram Nath, Rajesh Singh Chauhan, JJ.

After hearing learne

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d counsel for the petitioners, Sri H.A.B. Sinha, learned counsel for the State-respondents and Sri S.B. Pandey, learned counsel representing respondent Nos.2 and 3, learned counsel for the petitioners prays for sometime to file a supplementary affidavit in order to further substantiate his case.

Pleadings have already been exchanged in the matter by filing counter and rejoinder affidavits.

It is admitted to the parties that payment at the rate of Rs.45,00,000/- (forty five lakhs) per hectare has already been made to the petitioners.

Admit.

Notices need not be sent to the respondents as all the respondents are already represented.
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