MURARI LAL Vs. CHAIRMAN AIRPORTS AUTHORITY OF INDIA
LAWS(DLH)-2007-9-49
HIGH COURT OF DELHI
Decided on September 07,2007

MURARI LAL,RAJINDER KUMAR GUPTA Appellant
VERSUS
CHAIRMAN, AIRPORTS AUTHORITY OF INDIA Respondents

JUDGEMENT

MUKUNDAKAM SHARMA, CJ. - (1.) These appeals are preferred against the judgment and order passed by the learned Single Judge on 31st May, 2007 dismissing the writ petitions filed by the appellants herein. Since the question which arise for our consideration in both these appeals is similar, we propose to dispose of both these appeals by this common judgment and order, taking LPA No.1069/2007 as the lead case.
(2.) Lands of the appellants in village Nangal Dairy came to be acquired by the Land Acquisition Collector by issuing notification dated 23rd January, 1965 under Section 4 of the Land Acquisition Act, 1894. Declaration under Section 6 of the said Act was issued by the Competent Authority on 26th December, 1968. After the aforesaid notices were issued, land acquisition proceedings were initiated by the Land Acquisition Collector and award came to be passed on 7th September, 1972 wherein compensation for various parcels of lands acquired has been determined by the Collector. Incidentally, the aforesaid acquisition of lands coincided with the acquisition of the lands situated in village Nangal Dewat.
(3.) Residents of the village Nangal Dewat challenged the aforesaid acquisition by filing a writ petition which was registered as WP(C) 481/1982 titled Daryao Singh v. Union of India, which was disposed of on 3rd August, 2001. During the pendency of the said writ petition in this Court, a statement was made by the Airport Authority of India that a rehabilitation scheme was being prepared in respect of the lands acquired in village Nangal Dewat. On making the aforesaid statement, the writ petition was withdrawn as the said land owners of village Nangal Dewat would be receiving not only compensation as determined under the provisions of the Land Acquisition Act but they would be also receiving alternative land as a part of a rehabilitation package.;


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