SHASHI GUPTA Vs. STATE OF HARYANA
LAWS(SC)-2016-5-98
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on May 12,2016

SHASHI GUPTA Appellant
VERSUS
STATE OF HARYANA Respondents





Cited Judgements :-

BIMLENDRA MOHAN PRATAP MISHRA AND ANOTHER VS. STATE OF U.P. THROU. ITS PRIN. SECY. URBAN PLANNING & DEVP. & ORS. [LAWS(ALL)-2017-2-34] [REFERRED TO]
S GOVINDARAJAN VS. TAMIL NADU HOUSING BOARD [LAWS(MAD)-2018-2-107] [REFERRED TO]
SHUSHILA BAI & 6 OTHERS VS. STATE OF MADHYA PRADESH & 4 OTHERS [LAWS(MPH)-2017-12-92] [REFERRED TO]
TAMIL NADU HOUSING BOARD VS. SUGUNA SARASWATHY [LAWS(MAD)-2017-12-63] [REFERRED TO]
T THANGAVELU VS. STATE OF TAMIL NADU [LAWS(MAD)-2017-12-336] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. MANOHARLAL ETC. [LAWS(SC)-2020-3-83] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The challenge to the land acquisition proceedings by the appellants was unsuccessful before the High Court of Punjab and Haryana and thus aggrieved by the Judgment dated 12.08.2008 passed in CWP No. 18579 of 2006 and the Judgment dated 13.07.2012 passed in RA No. 318 of 2011 in CWP No. 18579 of 2006, the appellants are before this Court.
(3.)It was brought to the notice of the Court that in view of the operation of Section 24 (2) of The Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (in short, "the 2013 Act"), the proceedings have lapsed and, therefore, on 05.05.2016, this Court passed the following order :-
"In answer to RTI application, the petitioners have been informed that though the Award has been passed on 16.07.2007, the petitioners have not received the compensation. It is also stated in the RTI reply that the possession could not be taken on account of stay of dispossession in CWP No. 18579 of 2006.

There will be a direction to respondent No. 1 to file affidavit on the following aspects :

i) When was the amount of compensation deposited with the Land Acquisition Collector

ii) When was the stay of dispossession granted in CWP No. 18579/2006 and when was it vacated

The Competent Officer of the State of Haryana shall file the reply on these two aspects on or before 11.05.2016.

We make it clear that if reply as mentioned above is not filed, it will be taken that they have nothing to reply and that the special leave petitions are only to be allowed.

Post for Judgment/Order on 12.05.2016."

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