Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks  ||  Delhi HC: Woman Cannot be Held Liable for Her Lover Committing Suicide Due to Love Failure  ||  All. HC: Medical Report Determining Age of Victim in POCSO Cases to be Submitted to Court Promptly  ||  Concerns About Rise in Low-Quality Law Colleges Raised by Bar Council of India  ||  Appointment of Technical Assistants as Assistant Engineers in Tamil Nadu PWD Upheld by Supreme Court  ||  Committee to Examine Issues Relating to Queer Community Constituted by Central Government  ||  Karnataka High Court: Accused can’t be Morally Convicted by Trial Court in Absence of Legal Proof  ||  Supreme Court in Plea for 100% EVM-VVPAT Verification: Human Interference to Create Problems  ||  Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts    

J&K&L HC: Reference of Market Value of Small Plots Relevant Only in Absence of Other Materials - (16 May 2023)

PROPERTY

Jammu and Kashmir and Ladakh High Court has held that in cases where there is no other material available to assess market value of acquired land at relevant time, a cue can be taken by adjudicating Court from sale transactions of small parcels of land in vicinity of acquired land.

Tags : JAMMU AND KASHMIR AND LADAKH HIGH COURT   MARKET VALUE   SMALL PLOTS   ACQUIRED LAND  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved