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Citedby 489 docs - [View All]
Smt. Krishna Devi Gautam vs State Of U.P. And Another on 11 May, 2000
S.Vasudeva Etc. Etc vs State Of Karnataka And Ors on 30 March, 1993
Rajasthan State Industrial ... vs State Of Rajasthan And Ors. on 17 December, 1984
M. Dodla Malliah And Ors. vs The State Of Andhra Pradesh ... on 9 August, 1963
Datta Rao vs The State Of Maharashtra on 24 February, 2014

[Complete Act]
Central Government Act
Section 26 in The Land Acquisition Act, 1894
26 Form of awards. — 64 [
(1) ] Every award under this Part shall be in writing signed by the Judge, and shall specify the amount awarded under clause first of sub-section (1) of section 23, and also the amounts (if any) respectively awarded under each of the other clauses of the same sub-section, together with the grounds of awarding each of the said amounts.
65 [(2) Every such award shall be deemed to be a decree and the statement of the grounds of every such award a judgment within the meaning of section 2, clause (2) and section 2, clause (9), respectively, of the Code of Civil Procedure, 1908 (5 of 1908).] State Amendment
Karnataka —In section 26, in sub-section (2), after the words figures and brackets “the Code of Civil Procedure, 1908 (5 of 1908)”, insert the words “and the provisions of the said Code relating to execution shall, so far as may be, apply to the execution of such award: Provided that execution shall not be issued on any such award against the Government or any officer, thereof unless it remains unsatisfied for a period of ninety days from the date of such award”. [ Vide Mysore Act 17 of 1961, sec. 25 (w.e.f. 24-8-1961)].