HARDWARI LAL RANA Vs. UNION OF INDIA
LAWS(DLH)-2022-4-101
HIGH COURT OF DELHI
Decided on April 08,2022

Hardwari Lal Rana Appellant
VERSUS
UNION OF INDIA Respondents




JUDGEMENT

MUKTA GUPTA, J. - (1.)The present petition was filed by the petitioner seeking a writ of certiorari quashing the impugned Award No.8/91-92 dtd. 6/2/1992 pursuant to the Notification No.F11(1)86-L&B/(2) dtd. 7/2/1990 under Sec. 4 of the Land Acquisition Act, 1894 (in short 'the Act'). That the declaration under Sec. 6 of the Act as also the award no.8/91-92 dtd. 6/2/1992 has lapsed in respect of Khasra No.51/2 measuring 1 bigha Village Siraspur, Delhi-110042. Directions are also sought not to dispossess the petitioners from the said land measuring 1 bigha Village Siraspur, Delhi-110042.
(2.)In the writ petition, the petitioners have impleaded Union of India, Delhi Development Authority and the Government of NCT of Delhi as respondent nos.1, 2 and 3 respectively.
(3.)The writ petition was disposed of by this Court vide the judgment dtd. 24/5/2016 granting the benefit to the petitioners in terms of Sec. 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (in short 'the 2013 Act') which came into effect on 1/1/2014 in terms of the decision in Pune Municipal Corporation and Anr. v. Harakchand Misrimal Solanki and Ors. (2014) 3 SCC 183. A declaration in respect of the acquisition proceedings initiated under the Act in respect of the subject land was issued to be deemed to be lapsed.
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