DELHI DEVELOPMENT AUTHORITY Vs. S.K. GARG & ORS.
LAWS(SC)-2016-11-64
SUPREME COURT OF INDIA
Decided on November 11,2016

DELHI DEVELOPMENT AUTHORITY Appellant
VERSUS
S.K. Garg And Ors. Respondents

JUDGEMENT

Kurian,J. - (1.) Delay condoned.
(2.) Leave granted.
(3.) On the facts of these cases, it is not disputed that the proceedings have lapsed since the acquisition proceedings have not been taken to their logical conclusion within the period permitted under The Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013.;


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