MUNNI LAL Vs. UNION OF INDIA (DELHI)(D.B.)
LAWS(DLH)-2014-11-625
HIGH COURT OF DELHI
Decided on November 25,2014

MUNNI LAL Appellant
VERSUS
Union Of India (Delhi)(D.B.) Respondents


Referred Judgements :-

EAST END DWELLING CO. LTD. V. FINSBURY BOROUGH COUNCIL [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]
UNION OF INDIA VS. SHIV RAJ [REFERRED TO]


JUDGEMENT

Badar Durrez Ahmed, J. - (1.)The affidavit handed over by Mr Yeeshu Jain on behalf of the Land Acquisition Collector is taken on record. The learned counsel for the petitioner does not wish to file a rejoinder affidavit.
(2.)The petitioners seek the benefit of Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as 'the 2013 Act') which came into effect on 01.01.2014. A declaration is sought to the effect that the acquisition proceeding, which is the subject matter of the present writ petition, ought to be deemed to have lapsed in view of Section 24(2) of the 2013 Act.
(3.)The Award under the Land Acquisition Act, 1894 (hereinafter referred to as 'the 1894 Act') was made vide Award No. 19/97-98 dated 19.12.1997 and it was in respect of, inter alia, the petitioners? land comprised in Khasra Nos. 17/10 Min (2-04), 7/11 Min (2-04), 18/6 (5-02), 18/15 Min (4-18) measuring 14 bighas 8 biswas in all in village Shahpur Garhi.
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