DELHI DEVELOPMENT AUTHORITY Vs. SUNIL KHATRI
LAWS(SC)-2022-5-79
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on May 19,2022

DELHI DEVELOPMENT AUTHORITY Appellant
VERSUS
Sunil Khatri Respondents




JUDGEMENT

HEMANT GUPTA,J. - (1.)The challenge in the present appeal is to an order dtd. 22/12/2014 passed by the High Court of Delhi whereby an application filed in the pending writ petition was allowed, holding that the acquisition proceedings stand lapsed in view of Sec. 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (For short, the '2013 Act') .
(2.)The land of the respondents (For short, the 'land owners') measuring 14 Bigha 8 Biswa comprising in Khasra No. 1883 (4-16), 1884 (4-16) and 1885 (4-16) at village Chattarpur was notified under Sec. 4 of the Land Acquisition Act, 1894 (For short, the 'Act'), as required for the planned development of Delhi vide notification dtd. 25/11/1980. The notification was in respect of lands situated at Village Chattarpur, Satbari Maidangarhi, Sayoorpur and Rajpur Khurd. The declarations under Sec. 6 of the Act were published on 27/5/1985, 6/6/1985, 7/6/1985 and 26/2/1986, and the award was announced on 5/6/1987.
(3.)The process of acquisition initiated vide notifications dtd. 5/11/1980 and 25/11/1980 was challenged in a number of writ petitions before the High Court and an interim order of stay of dispossession was granted. In the first bunch of writ petitions, the challenge was to the notification under Sec. 4 of the Act inter alia on the ground that the notification was not for a public purpose. Such challenge was remained unsuccessful on 15/11/1983 by a judgment reported as Munni Lal v. Lt. Governor of Delhi 1983 SCC OnLine Del 321.
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