w w w . L a w y e r S e r v i c e s . i n



The Special Tahsildar, Land Acquisition, International Airport, Pallimukku, Thiruvananthapuram v/s Chandramathy & Others


Company & Directors' Information:- K N INTERNATIONAL LIMITED [Active] CIN = U45201UP2002PLC026841

Company & Directors' Information:- D B H INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1950PTC057209

Company & Directors' Information:- V AND S INTERNATIONAL PVT LTD [Active] CIN = U74899DL1992PTC049964

Company & Directors' Information:- S S A INTERNATIONAL LTD [Active] CIN = U15122DL1995PLC068186

Company & Directors' Information:- A T N INTERNATIONAL LIMITED [Active] CIN = L65993WB1983PLC080793

Company & Directors' Information:- D D INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909PB1995PTC016929

Company & Directors' Information:- T K INTERNATIONAL LIMITED [Active] CIN = U55101OR1982PLC001092

Company & Directors' Information:- N R INTERNATIONAL LIMITED [Active] CIN = L74999WB1991PLC051738

Company & Directors' Information:- K J INTERNATIONAL LIMITED [Active] CIN = L15142PB1993PLC011274

Company & Directors' Information:- A K S INTERNATIONAL LIMITED [Active] CIN = U74899DL1996PLC076327

Company & Directors' Information:- S P INTERNATIONAL PRIVATE LIMITED [Active] CIN = U70100WB1994PTC063228

Company & Directors' Information:- B. K. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74999DL2006PTC157013

Company & Directors' Information:- R S C INTERNATIONAL LIMITED [Active] CIN = L17124RJ1993PLC007136

Company & Directors' Information:- J C INTERNATIONAL LIMITED [Active] CIN = U51109WB1999PLC089037

Company & Directors' Information:- M T L INTERNATIONAL PRIVATE LIMITED [Amalgamated] CIN = U24219UP2001PTC025965

Company & Directors' Information:- T C N S INTERNATIONAL PRIVATE LIMITED [Amalgamated] CIN = U51311DL1996PTC080096

Company & Directors' Information:- K V S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U18101DL2003PTC120770

Company & Directors' Information:- G N INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909DL2001PTC110766

Company & Directors' Information:- S H A M INTERNATIONAL PRIVATE LIMITED [Active] CIN = U45200MH1994PTC079867

Company & Directors' Information:- M K INTERNATIONAL LIMITED [Active] CIN = U51909DL1996PLC083430

Company & Directors' Information:- V. G. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51101DL2007PTC162540

Company & Directors' Information:- D R INTERNATIONAL PRIVATE LIMITED [Active] CIN = U24132DL1996PTC079867

Company & Directors' Information:- R H INTERNATIONAL LIMITED [Active] CIN = U72900DL2007PLC159452

Company & Directors' Information:- G & G INTERNATIONAL PRIVATE LIMITED [Active] CIN = U17120DL2012PTC234047

Company & Directors' Information:- A & D INTERNATIONAL PRIVATE LIMITED [Active] CIN = U36109RJ2007PTC024176

Company & Directors' Information:- H G E INTERNATIONAL PRIVATE LIMITED [Active] CIN = U19115UP2011PTC045112

Company & Directors' Information:- K A I INTERNATIONAL PRIVATE LIMITED [Active] CIN = U13100OR2007PTC009647

Company & Directors' Information:- C G INTERNATIONAL PRIVATE LIMITED [Active] CIN = U99999MH1996PTC097577

Company & Directors' Information:- K C INTERNATIONAL LIMITED [Active] CIN = U74899DL1994PLC060402

Company & Directors' Information:- M P INTERNATIONAL PRIVATE LIMITED [Active] CIN = U29130MH1997PTC107943

Company & Directors' Information:- A S INTERNATIONAL LIMITED [Strike Off] CIN = U74899DL1993PLC056158

Company & Directors' Information:- H C S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U15312PB2012PTC036219

Company & Directors' Information:- L N G INTERNATIONAL LIMITED [Active] CIN = U51909DL1993PLC053438

Company & Directors' Information:- S. D. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74900UP2008PTC036047

Company & Directors' Information:- S AND I INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909DL1995PTC072210

Company & Directors' Information:- L T INTERNATIONAL LIMITED [Active] CIN = U74899DL1999PLC097892

Company & Directors' Information:- A. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51102GJ2008PTC053840

Company & Directors' Information:- S J M INTERNATIONAL LIMITED [Active] CIN = U52110DL1987PLC028571

Company & Directors' Information:- S B S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U18101DL1997PTC085878

Company & Directors' Information:- R. A. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51225DL2008PTC177405

Company & Directors' Information:- B G INTERNATIONAL PRIVATE LIMITED [Active] CIN = U50300PB2014PTC038889

Company & Directors' Information:- S F INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74999PB2000PTC023654

Company & Directors' Information:- R T S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U63022DL1997PTC089328

Company & Directors' Information:- I K INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066267

Company & Directors' Information:- C K INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1991PTC045625

Company & Directors' Information:- L A INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909PB2010PTC033683

Company & Directors' Information:- H R V INTERNATIONAL PRIVATE LIMITED [Amalgamated] CIN = U74899UP1993PTC057665

Company & Directors' Information:- K P INTERNATIONAL PRIVATE LIMITED [Active] CIN = U24110GJ2007PTC050026

Company & Directors' Information:- V S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U85100MH1997PTC109647

Company & Directors' Information:- N N INTERNATIONAL PRIVATE LIMITED [Active] CIN = U01111DL1999PTC099094

Company & Directors' Information:- S R V INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74140DL2012PTC243060

Company & Directors' Information:- V. S. Y. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035521

Company & Directors' Information:- U M I INTERNATIONAL LTD [Strike Off] CIN = U51909WB1990PLC049671

Company & Directors' Information:- A. R. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51900MH2010PTC228539

Company & Directors' Information:- B R INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1993PTC055562

Company & Directors' Information:- M J INTERNATIONAL PRIVATE LIMITED [Amalgamated] CIN = U74899DL1982PTC013231

Company & Directors' Information:- D N INTERNATIONAL LIMITED [Active] CIN = U36911TN1996PLC034205

Company & Directors' Information:- M. H. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U70102DL2007PTC164267

Company & Directors' Information:- H AND Z INTERNATIONAL LIMITED [Active] CIN = U10102AS1995PLC004509

Company & Directors' Information:- M G M INTERNATIONAL PVT LTD [Active] CIN = U74899DL1982PTC013580

Company & Directors' Information:- J J INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51109DL1992PTC047657

Company & Directors' Information:- H D INTERNATIONAL LIMITED [Active] CIN = U74899DL1994PLC060720

Company & Directors' Information:- K. A. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51101UP2012PTC049338

Company & Directors' Information:- J & G INTERNATIONAL PRIVATE LIMITED [Active] CIN = U18109DL2012PTC238392

Company & Directors' Information:- K R INTERNATIONAL PRIVATE LIMITED [Active] CIN = U17291DL2008PTC172188

Company & Directors' Information:- D. J. INTERNATIONAL LIMITED [Strike Off] CIN = U65910MH1999PLC119298

Company & Directors' Information:- S P INTERNATIONAL PVT LTD [Strike Off] CIN = U99999UP1965PTC003091

Company & Directors' Information:- J M INTERNATIONAL PVT LTD [Active] CIN = U45201WB1991PTC050829

Company & Directors' Information:- D P C INTERNATIONAL PVT LTD [Active] CIN = U74210WB1984PTC037378

Company & Directors' Information:- B M INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1992PTC048736

Company & Directors' Information:- S G INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51109WB1998PTC086547

Company & Directors' Information:- B N INTERNATIONAL PRIVATE LIMITED [Active] CIN = U15412WB1999PTC089316

Company & Directors' Information:- V A INTERNATIONAL PRIVATE LIMITED [Active] CIN = U01111DL2000PTC104712

Company & Directors' Information:- S. J. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U27310DL2007PTC169438

Company & Directors' Information:- N H B INTERNATIONAL PRIVATE LIMITED [Converted to LLP] CIN = U67190MH1997PTC107387

Company & Directors' Information:- P D K INTERNATIONAL PVT LTD [Active] CIN = U74140WB1992PTC056468

Company & Directors' Information:- G. S. C. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U29120MH1994PTC080380

Company & Directors' Information:- A J INTERNATIONAL PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1994PTC060818

Company & Directors' Information:- J S M INTERNATIONAL LIMITED [Active] CIN = U85110KA1996PLC020046

Company & Directors' Information:- M K N INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909DL2002PTC117207

Company & Directors' Information:- N M INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74120MH2012PTC234492

Company & Directors' Information:- S S M INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909DL1997PTC089876

Company & Directors' Information:- A P J INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51909HR2010PTC040304

Company & Directors' Information:- T. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U72900DL1997PTC091049

Company & Directors' Information:- V R INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51101UP2011PTC043952

Company & Directors' Information:- A & F INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U00265KA1995PTC018998

Company & Directors' Information:- M E C INTERNATIONAL PRIVATE LIMITED [Active] CIN = U33111GJ1963PTC082423

Company & Directors' Information:- J K INTERNATIONAL PRIVATE LIMITED [Active] CIN = U01100MH2004PTC144492

Company & Directors' Information:- D. S. R. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74999UP2010PTC039954

Company & Directors' Information:- B L S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74900UR2010PTC033210

Company & Directors' Information:- R B INTERNATIONAL LTD [Strike Off] CIN = U18101WB1993PLC059515

Company & Directors' Information:- P Y INTERNATIONAL PRIVATE LIMITED [Converted to LLP] CIN = U51102RJ1995PTC010133

Company & Directors' Information:- R C INTERNATIONAL LIMITED [Strike Off] CIN = U51909TG1991PLC012477

Company & Directors' Information:- N J INDIA INTERNATIONAL LIMITED [Strike Off] CIN = U70101UP2004PLC028722

Company & Directors' Information:- I AND A INTERNATIONAL PRIVATE LIMITED [Active] CIN = U72200TG1995PTC019936

Company & Directors' Information:- P V INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1998PTC094598

Company & Directors' Information:- I B INTERNATIONAL PRIVATE LIMITED [Under Process of Striking Off] CIN = U72200DL2000PTC105735

Company & Directors' Information:- A M INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC066228

Company & Directors' Information:- K K M INTERNATIONAL PRIVATE LIMITED [Active] CIN = U17110MH1995PTC089836

Company & Directors' Information:- Z. H. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U21098MH2010PTC210735

Company & Directors' Information:- J R INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909TN2002PTC048744

Company & Directors' Information:- H P AND B G INTERNATIONAL PRIVATE LIMITED [Active] CIN = U50500DL1999PTC100851

Company & Directors' Information:- L S INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U74999DL2009PTC193390

Company & Directors' Information:- M B INTERNATIONAL PVT LTD [Strike Off] CIN = U52190DL2001PTC110572

Company & Directors' Information:- O K R INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U74900DL1996PTC077152

Company & Directors' Information:- B B C INTERNATIONAL PVT LTD [Strike Off] CIN = U25209WB1984PTC037383

Company & Directors' Information:- K S INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51909MH2001PTC134345

Company & Directors' Information:- A TO Z INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51101TN1992PTC022507

Company & Directors' Information:- C & A INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51900MH1982PTC026718

Company & Directors' Information:- J S INTERNATIONAL PVT LTD [Strike Off] CIN = U51900MH1982PTC027604

Company & Directors' Information:- A C INDIA INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1989PTC034784

Company & Directors' Information:- S. S. N. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U29306DL1981PTC012616

Company & Directors' Information:- INDIA INTERNATIONAL COMPANY PRIVATE LIMITED [Active] CIN = U51228MH1955PTC009483

Company & Directors' Information:- A H INTERNATIONAL PRIVATE LIMITED [Active] CIN = U55101RJ2021PTC073171

Company & Directors' Information:- R K INTERNATIONAL PVT LTD [Strike Off] CIN = U63040PB1982PTC004926

Company & Directors' Information:- L & P INTERNATIONAL PRIVATE LIMITED [Active] CIN = U52100DL2016PTC292025

Company & Directors' Information:- J D K INTERNATIONAL PVT LTD [Active] CIN = U74899DL1982PTC014087

Company & Directors' Information:- R B N INTERNATIONAL PRIVATE LIMITED [Active] CIN = U52300DL2012PTC243998

Company & Directors' Information:- P AND P INTERNATIONAL PRIVATE LIMITED. [Strike Off] CIN = U24100OR1993PTC003244

Company & Directors' Information:- B P INTERNATIONAL PVT LTD [Strike Off] CIN = U31909HP1984PTC005785

Company & Directors' Information:- E C INTERNATIONAL PVT LTD [Strike Off] CIN = U99999DL1982PTC013146

Company & Directors' Information:- R A R E INTERNATIONAL PRIVATE LIMITED [Active] CIN = U31900DL2005PTC134395

Company & Directors' Information:- D I D INTERNATIONAL PRIVATE LIMITED [Converted to LLP] CIN = U28112MH2014PTC258750

Company & Directors' Information:- S R A INTERNATIONAL PVT LTD [Strike Off] CIN = U99999DL1980PTC010389

Company & Directors' Information:- R Z INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74900KA2012PTC064445

Company & Directors' Information:- M M INTERNATIONAL PVT LTD [Converted to LLP] CIN = U51312DL1977PTC008583

Company & Directors' Information:- A K INDIA INTERNATIONAL PRIVATE LTD [Strike Off] CIN = U45201DL1981PTC012389

Company & Directors' Information:- O P INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U55101PB2013PTC037499

Company & Directors' Information:- J & A INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51900PB2013PTC037302

Company & Directors' Information:- A P M INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U74900TN2014PTC095953

Company & Directors' Information:- Y. A. INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U74900RJ2012PTC040431

Company & Directors' Information:- D & A INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74999MH2015PTC262713

Company & Directors' Information:- R L INTERNATIONAL PRIVATE LIMITED [Active] CIN = U18204UP2016PTC076344

Company & Directors' Information:- V P S INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U93030UP2014PTC066242

Company & Directors' Information:- J V INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51102DL2012PTC240197

Company & Directors' Information:- R I K INTERNATIONAL PRIVATE LIMITED [Under Process of Striking Off] CIN = U52590DL2015PTC283801

Company & Directors' Information:- Y & H INTERNATIONAL PRIVATE LIMITED [Active] CIN = U63000DL2014PTC266649

Company & Directors' Information:- S R L INTERNATIONAL PRIVATE LIMITED [Under Process of Striking Off] CIN = U20296AP2013PTC085533

Company & Directors' Information:- M D INTERNATIONAL LIMITED [Active] CIN = U74140MH1981PTC025007

Company & Directors' Information:- INTERNATIONAL CO PRIVATE LIMITED [Strike Off] CIN = U51109UR1935PTC000663

Company & Directors' Information:- A B C INTERNATIONAL PVT LTD [Strike Off] CIN = U99999DL1990PTC041062

Company & Directors' Information:- D C M INTERNATIONAL LTD. [Strike Off] CIN = U99999DL2000PTC004208

Company & Directors' Information:- B C I INTERNATIONAL LIMITED [Strike Off] CIN = U74900DL1977PLC008468

    WP(C). No. 1822 of 2010 (C)

    Decided On, 18 February 2021

    At, High Court of Kerala

    By, THE HONOURABLE CHIEF JUSTICE MR. S. MANIKUMAR & THE HONOURABLE MR. JUSTICE SHAJI P. CHALY

    For the Petitioner: Aravind Kumar Babu, Sr. Government Pleader. For the Respondents: R1, M. Ajay Irumpanam, KVP. Jayalekshmy, R.S. Kalkura, M.S. Kalesh, A.V. Priya, V. Vinay Menon, R1 to R4, Harish Gopinath, Advocates.



Judgment Text

Shaji P. Chaly, J.1. This writ petition is filed by the Special Tahsildar, Land Acquisition, International Airport, Thiruvananthapuram, challenging the order dated 05.08.2009 passed by the Lokayukta in Complaint No. 599 of 2008. The subject issue raised by respondent Nos. 1 to 3 in the writ petition before the Lokayukta was that the property having an extent of 7.5 cents belonging to the respondents was acquired by the writ petitioner as per proceedings bearing LAC No. 114/99 on the files of the petitioner-Tahasildar.2. The case projected by the respondents was that award notice was served on them on 23.06.2003 and they have filed a reference application under Section 18 of the Land Acquisition Act, 1894 ('Act, 1894' for short) on 17.07.2003 before the writ petitioner. However, in spite of that, no steps were taken to refer the matter to the Reference Court in terms of the provisions of Act, 1894 and thus, sought appropriate orders. The writ petitioner objected to the relief sought for by the respondents contending that though a reference application was filed under Section 18 of the Act, 1894, the same was not in time prescribed under law and hence, the reference was not made to the competent court.3. Therefore, the question that arose for consideration before the Lokayukta was whether the reference application given by the respondents was in time as is provided under Section 18 of Act, 1894. Along with the complaint, respondents have filed Ext. P2 dated 17-07- 2003, which is alleged to be the objection filed by them on receiving notice under Section 12(2) of the Act 1894 stating that the award amount was received under protest and that the respondents are entitled to get the land value at the rate of Rs.3,00,000/- per cent and accordingly, requested that reference may be made to the Sub Court for adjudication in accordance with the provisions of the Act, 1894.4. The Lokayukta apparently has also gone through the files pertaining to the acquisition in question and found at page 39 of the files, the objection given by the respondents to the notice under Section 12(2), but it did not contain the signatures of the respondents, however it bears the date 24.06.2004. Therefore, the LokAyukta, arrived at the finding that on the basis of the data available in the objection dated 24.06.2004, the application for reference can only be said to be beyond time and it was also seen that the application for reference given by the complainants in form No. 22A bears signature of the complainants, but there is no date in that application for reference. Therefore, it also arrived at the conclusion that there is no possibility to see from the application for reference given under form No.22A of Land Acquisition (Kerala) Rules, 1990, the date on which that application was given.5. However, bearing in mind those facts, the Lokayukta entered a finding that since the applications available in the file produced by the Government are not in terms of law, the only course open to it is to accept the date given in Ext. P2 objection dated 17.07.2003 filed by the respondents along with the complaint as the date on which the objection to Section 12(2) notice requesting to refer the matter to the Sub Court was given and accordingly, held that the said reference application can be said to be within the time and thereupon, the writ petitioner—Tahsildar was directed to make a reference to court under Section 18 of Act, 1894. It is, thus, challenging the legality and correctness of the order passed by the Lokayukta, the writ petition is filed raising the contentions as hereunder.6. That the Lokayukta has no jurisdiction to pass the impugned order; that in a number of judgments, it was held by this Court that the Lokayukta has no power to adjudicate the matters involving factual issues and pass unreasonable orders; that the LokAyukta has no power to pass executable orders; but rather it has only power to direct the Government to redress the grievance of an aggrieved person. It was also significantly contended that even though the Lokayukta accepted the date mentioned in Ext.P2 objection filed by respondents, it has no evidentiary value and therefore sought to quash Ext.P1 order.7. A detailed counter affidavit is filed by the party respondents reiterating the statements contained in Ext. P2 objection produced before the Lokayukta, which is also produced as Ext.R1(f) before this Court. Ext.R1(f) bears the date 17.07.2003. Since the issue involved was apparently found to have some complex circumstances, in order to identify whether there is evidence with respect to any valid objection filed by the respondents against the award passed by the writ petitioner—Tahsildar under Section 12(2) of the Act, 1894, we have directed the learned Government Pleader to produce the original files of the acquisition proceedings in question before this Court. Accordingly, the file relating to LAC No. 114/99 were produced before us and we have gone through the file, and we could see an objection dated 24.06.2004, which is not signed by the respondents, which is substantially a copy similar to Ext.R1(f). Two Copies of the said objection are also seen in the file. However, we could not find any objection in the Original files dated 17.07.2003 relied upon by the Lokayukta to arrive at the conclusion that the objection was filed within time as is contemplated under Section 18 of the Act, 1894.8. It is an admitted fact that if the date 24.06.2004 is reckoned as the date of objection submitted by the respondents, there can be no doubt that the said objection is not within the time prescribed under Section 18 of the Act, 1894. In fact, on going through the order of the Lokayukta, it is clear that the Lokayukta also realized the said situation, however, without any elaborate discussion on the aspect as to whether the objection dated 17.07.2003 was forwarded by the respondents and received by the competent authority, it has arrived at an abrupt conclusion that, it is the only way out to protect the interest of the respondents. The said approach made by Lokayukta, according to us, was not a legal approach to the issue, since in our considered opinion, the issue is guided by Sections 12 and 18 of the Act, 1894 and they read thus:“12. Award of Collector when to be final. - (1) Such award shall be filed in the Collector's office and shall, except as hereinafter provided, be final and conclusive evidence, as between the Collector and the persons interested, whether they have respectively appeared before the Collector or not, of the true area and value of the land, and the appointment of the compensation among the persons interested.(2) The Collector shall give immediate notice of his award to such of the persons interested as are not present personally or by their representatives when the award is made.18. Reference to Court. - (1) Any person interested who has not accepted the award may, by written application to the Collector, require that the matter be referred by the Collector for the determination of the Court, whether his objection be to the measurement of the land, the amount of the compensation, the persons to whom it is payable, or the apportionment of the compensation among the persons interested.(2) The application shall state the grounds on which objection to the award is taken:Provided that every such application shall be made-(a) if the person making it was present or represented before the Collector at the time when he made his award, within six weeks from the date of the Collector's award;(b) in other cases, within six weeks of the receipt of the notice from the Collector under Section 12, sub-section (2), or within six months from the date of the Collector's award, whichever period shall first expire.”9. A reading of Section 12(1) of Act, 1894 would clearly show that the award passed by the Collector under Section 11 shall be filed in the Collector's office and it will be final and conclusive evidence as between the the Collector and the persons interested, whether they have respectively appeared before the Collector or not, in regard to the true area and value of the land, and the apportionment of the compensation among the persons interested. However, sub-section (2) thereto makes it clear that the Collector has to give immediate notice of his award to such of the persons interested and who are not present personally or to their representatives when the award was made by the Collector.10. The question really arises in this regard is as to whether the provisions contained under Section 18 of Act, 1894 dealing with 'reference to court and the procedure thereof' is mandatory and imperative in nature. Sub-section (1) of Section 18 specifies that any person interested and who has not accepted the award passed by the Collector by written application to the Collector, require that the matter be referred by the Collector for the determination of the Court, whether his objection is as to the measurement of the land, the compensation awarded, the person to whom it is payable, or the apportionment of the same among the persons interested.11. On an analysis of the proviso extracted above, it is clear that if and when a person who makes the application was present or represented before the Collector at the time when the award was made, it shall be made within 6 weeks from the date of the Collector's award and in other cases within six weeks of the receipt of the notice from the Collector in contemplation of sub-Section (2) of Section 12, or within six months from the date of the Collector's award, whichever period shall first expire.12. Therefore, it is clear that there are 3 methods prescribed in regard to making of the application objecting to the award passed by the Collector as specified above. Now, on appreciation of the order passed by the Lokayukta, it is clear that Lokayukta was also of the opinion that there was no proper application in accordance with law in the files of the Collector which could be referable as an objection filed by the respondents. It is also relevant to note in the context that, the Lokayukta, has clearly found that the objection said to be filed by the respondents is dated 24.06.2004, which is undoubtedly a period outside the scope of the provisos to Section 18(2) of the Act, 1894, since the award notice was admittedly served on the respondents on 23.06.2003. It was, accordingly, that the Lokayukta relied upon the objection said to be filed by the respondents before the Collector, evident from Ext. R1(f) dated 17.07.2003 without ascertaining and inquiring as to whether such an application/objection was made by the respondents before the Collector. In fact, there was no evidence at all before the Lokayukta for the making of the said application before the competent authority, objecting to the award passed by the Collector.13. Even though the respondents have filed a detailed counter affidavit in the writ petition, no documents are produced to show that the application/objection dated 17.07.2003 was made by the respondents before the Collector. As pointed out above, we have verified the original files in question and we also could not locate any such objection in the original files. However, it is true, we could also see an application for making reference to the court submitted under Form 22A of Rule 16A of the Kerala Rules; but, it does not contain any date though seen signed by the respondents which also contains the date of award as 25.06.2003, which in fact, is a composite standard form provided for seeking a reference under Sections 18 and 28A of the Act, 1894. In this context, it is profitable to extract form No. 22A, which reads thus:FORM No. 22A[See Rule 16A]Application for reference to Courts under sub-section (1) of Section 18 and subsection( 3) of Section 28A of the Land Acquisition Act, 1894.(To be filled in triplicate)1. Name and address of Applicant/s.2. Land Acquisition Case No.3. Award No. and date of award under Section 11.4. Amount of compensation awarded.5. Date of receipt of notice of award in Form No. 10(b) by the Applicant/s6. Date of receipt of compensation by the Applicant/s.7. Whether the compensation amount was received under protest or not8. Ground on which objection to the award is filed. (Use additional sheets, if necessary)9. If the application is under sub-section (3) of Section 28A give the following details also—1. No. and date of Award under sub-section (2) of Section 28A of the Act.2. Whether the compensation was redetermined.3. Whether protest was recorded on the decision of the Collector.4. Grounds on which the objection to the Award is filed.Place:Date:Signature of the ApplicantAcknowledgementI, hereby acknowledge the receipt of application filed by Shri/Smt...............The same has been entered in the register of reference applications as Serial No........Signature of the Land Acquisition Officer with date(Office Seal)]”14. Having admitted the date of receipt of the award as 25.06.2003, at any stretch of imagination, it can only be concluded that the applications seen in the files are outside the period of limitation prescribed under the proviso to Section 18(2) of the Act, 1894.Therefore, in our considered opinion, the Lokayukta absolutely overlooked the imperative conditions contained under Section 18 of Act, 1894, and without any evidence to the objection dated 17.07.2003 made to the Collector, merely to save the respondents from the harsh requirements of law, accepted the contention of the respondents that such an objection was submitted by the respondents before the Collector. We also have no doubt in our mind to say that the burden of proof of making the objection was on the respondents which was not discharged even prima facie .15. As we have pointed out above, the proviso to Section 18(2) is mandatory in all respects. A reference to a few of the decisions would make the situation very clear. The relevance and importance of the proviso to Section 18(2) of Act, 1894 is very well reflected in the judgment of a learned single Judge of this Court in Mahalekshmi Jayanthi v. State of Kerala [1989(1) KLT 875]. Paragraph 8 of the said decision reads thus:“8 . As per S.18 of Act 1 of 1894, any person interested who has not accepted the award may, by a written application to the Collector, require that the matter be referred by the Collector for determination of the Court. It contemplates a written application to the Collector. Clause (2) of that section together with the proviso makes it clear that the said application to the Collector should be within six weeks from the date of receipt of the notice under S.12. A reading of the above provisions proves beyond doubt that the written application should be to the Collector and it must be within the period prescribed in the section. This means that the application should reach the Collector within the period fixed therein. Can an application entrusted with the postal authorities for being delivered to the Collector within the period prescribed by the Act 1 of 1894 but delivered to the Collector after the expiry of the period be taken as a reference application contemplated by the section? Learned counsel appearing for the petitioner brought to my notice the decision in Achuthan v. State of Kerala (1982 KLT 466) in support of his argument that the reference application posted before the expiry of the period is a valid reference application even if it reaches the Collector beyond the said period. Since a different view has been taken by a Division Bench of this Court in State of Kerala v. C.R.Viran (1984 KLT 837), the above decision cannot help the petitioner. The Division Bench after analysing the provisions of S.20 of the Kerala Land Acquisition Act which is on identical terms as S.18 of Act 1 of 1894, laid down the following requirements to satisfy a valid reference application: (1) a person interested in the award, but who has not accepted it; (2) a written application by such a person to the Collector; (3) a prayer in that application that the matter be referred to court; (4) specification in the application of the grounds of objection and (5) making of it within the time prescribed. As regards requirements (1), (2), (4) and (5) their Lordships took the view that the law is practically settled that no reference at all could be made to civil court in their absence. It means that the person interested in the award should file a written application to the Collector, specifying his ground of objection, within the time prescribed by the Statute. From this it is clear that the reference application should be to the Collector within the time prescribed by the statute. It cannot be to the post office, as contended by the petitioner. This aspect can be examined in another angle. Take a case where the petition is lost in transit. Can that petition be treated as a proper petition?The applicant has done whatever is possible by him. Can he be made to suffer for the laches of the postal authorities? The answer is quite evident. Such an application is not one coming under the purview of S.18. If the application is not made to the Collector there cannot be a reference to court. For a valid reference the application to Collector must be within the period prescribed. In these circumstances I have no hesitation in holding that the reference application under S.18 of Act 1 of 1894 should be to the Collector, within the period prescribed by the provisos to clause (2) of that Section. Since the reference application, Ext.P6 was received by the second respondent on 8-8-1984 only, it was beyond the period fixed by the Section. Consequently, the second respondent was justified in refusing to refer the matter to the civil court. Ext.P7 order of the second respondent calls for no interference.”16. Likewise, the Hon’ble Supreme Court had occasion to consider the question of limitation prescribed under Section 28A of the Act, 1894, which is almost typical to the proviso to Section 18(2) of the Act, 1894 in regard to the redetermination of the compensation, a statutory benefit available to an aggrieved person who has not filed an application under Section 18 of the Act, 1894, in the decision in Popat Bahiru Govardhane and ors. V. Special Land Acquisition Officer & Ors. [(2013) 10 SCC 765]. Paragraphs 13 to 16 are relevant to the context, which read thus:“13. This Court in Union of India v. Mangatu Ram [(1997) 6 SCC 59 : AIR 1997 SC 2704] and Tota Ram v. State of U.P. [(1997) 6 SCC 280] dealt with the issue involved herein and held that as the Land Acquisition Collector is not a court and acts as a quasi-judicial authority while making the award, the provisions of the 1963 Act would not apply and, therefore, the application under Section 28-A of the Act, has to be filed within the period of limitation as prescribed under Section 28-A of the Act. The said provisions require that an application for redetermination is to be filed within 3 months from the date of the award of the court. The proviso further provides that the period of limitation is to be calculated excluding the date on which the award is made and the time requisite for obtaining the copy of the award.14. In State of A.P. v. Marri Venkaiah [(2003) 7 SCC 280 : AIR 2003 SC 2949] , this Court reconsidered the aforesaid judgments including the judgment in Harish Chandra Raj Singh [AIR 1961 SC 1500] and held that the statute provides limitation of 3 months from the date of award by the court excluding the time required for obtaining the copy from the date of award. It has no relevance so far as the date of acquisition of knowledge by the applicant is concerned. In view of the express language of the statute, the question of knowledge did not arise and, therefore, the plea of the applicants that limitation of 3 months would begin from the date of knowledge, was clearly unsustainable and could not be accepted. The Court also rejected the contention of the applicants that a beneficial legislation should be given a liberal interpretation observing that whosoever wants to take advantage of the beneficial legislation has to be vigilant and has to take appropriate action within the time-limit prescribed under the statute. Such an applicant must at least be vigilant in making efforts to find out whether the other landowners have filed any reference application and if so, what is the result thereof. If that is not done then the law cannot help him. The ratio of the judgment in Harish Chandra Raj Singh [AIR 1961 SC 1500] was held to be non-applicable in case of Section 28-A of the Act. The Court observed: (Marri Venkaiah case [(2003) 7 SCC 280 : AIR 2003 SC 2949] , SCC pp. 284-85, paras 11-12)“11. … In that case, the Court interpreted the proviso to Section 18 of the Act and held that clause (a) of the proviso was not applicable in the said case because the person making the application was not present or was not represented before the Collector at the time when he made his award. The Court also held that notice from the Collector under Section 12(2) was also not issued, therefore, that part of clause (b) of the proviso would not be applicable. The Court, therefore, referred to the second part of the proviso which provides that such application can be made within six months from the date of the Collector's award. In the context of the scheme of Section 18 of the Act, the Court held that the award by the Land Acquisition Officer is an offer of market price by the State for purchase of the property. Hence, for the said offer, knowledge, actual or constructive, of the party affected by the award was an essential requirement of fair play and natural justice. Therefore, the second part of the proviso must mean the date when either the award was communicated to the party or was known by him either actually or constructively.12. The aforesaid reasoning would not be applicable for interpretation of Section 28-A because there is no question of issuing notice to such an applicant as he is not a party to the reference proceeding before the court. The award passed by the court cannot be termed as an offer for market price for purchase of the land. There is no duty cast upon the court to issue notice to the landowners who have not initiated proceedings for enhancement of compensation by filing reference applications; maybe, that their lands are acquired by a common notification issued under Section 4 of the Act. As against this, under Section 18 it is the duty of the Collector to issue notice either under Section 12(2) of the Act at the time of passing of the award or in any case the date to be pronounced before passing of the award and if this is not done then the period prescribed for filing application under Section 18 is six months from the date of the Collector's award.”(emphasis added)A similar view has been reiterated by this Court in Des Raj [(2004) 7 SCC 753 : AIR 2004 SC 5003] and Chitrasen Bhoi [(2009) 17 SCC 74] .15. In view of the above, there is no occasion for us to consider the judgments cited at the Bar on behalf of the appellants in support of its case. More so, the said judgments have been delivered by this Court while dealing with the applications under Section 18 of the Act. If there are directly applicable precedents on the issue, the same have to be followed rather than

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to search for a new interpretation unless it is established that the earlier judgments require reconsideration. The suggestion of reconsideration has specifically been rejected by this Court in Marri Venkaiah [(2003) 7 SCC 280 : AIR 2003 SC 2949] .16. It is a settled legal proposition that law of limitation may harshly affect a particular party but it has to be applied with all its rigour when the statute so prescribes. The court has no power to extend the period of limitation on equitable grounds. The statutory provision may cause hardship or inconvenience to a particular party but the court has no choice but to enforce it giving full effect to the same. The legal maxim dura lex sed lex which means “the law is hard but it is the law”, stands attracted in such a situation. It has consistently been held that, “inconvenience is not” a decisive factor to be considered while interpreting a statute. “A result flowing from a statutory provision is never an evil. A court has no power to ignore that provision to relieve what it considers a distress resulting from its operation.”(See Martin Burn Ltd. v. Corpn. of Calcutta [AIR 1966 SC 529] , AIR p. 535, para 14 and Rohitash Kumar v. Om Prakash Sharma [(2012) 13 SCC 792 : AIR 2013 SC 30] .)”.17. Therefore it can be seen that the law is trite and well defined so far as the issue at hand is concerned and the land acquisition authority not being a court, has no power to condone the delay. Though a legal contention is also raised with respect to the power of Lokayukta to entertain such aspects as that of the one at hand, we have no hesitation to hold that if any valid application was submitted and it was kept pending for several years without being referred, it can only be seen and legally presumed that the act and the conduct of the concerned official is nothing but maladministration, which can be taken note of by the Lokayukta in terms of the provisions of the Lokayukta Act. Whatever that be, taking into account the factual and legal aspects discussed above, we have no hesitation to hold that the Lokayukta fell in error in directing the writ petitioner—Tahsildar to refer the matter to the Reference Court in contemplation of the provisions of Section 18 of the Act, 1894.Upshot of the above discussion is that the writ petition is allowed and the order passed by the Lokayukta dated 05.08.2009 in Complaint No. 599 of 2008 is quashed.The registry shall return the original files produced by the office of the Advocate General in regard to LAC No. 114/99 to the authorised person deputed by the office of the Advocate General.
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