TRANS ASIAN INDUSTRIES EXPOSITION PVT. LTD. Vs. GOVT. OF NCT OF DELHI AND ORS.
LAWS(DLH)-2015-2-417
HIGH COURT OF DELHI
Decided on February 09,2015

Trans Asian Industries Exposition Pvt. Ltd. Appellant
VERSUS
Govt. of NCT of Delhi and Ors. Respondents




JUDGEMENT

- (1.)The counter affidavits handed over, by Mr. Yeeshu Jauvarid Mr. Mathur on behalf of respondent Nos. 1 & 2 and respondent No. 3, respectively, are taken on record. The learned counsel for the petitioner does not wish to file any rejoinder affidavit, inasmuch as, according to him, all the necessary averments are contained in the writ petition itself.
(2.)By way of this writ petition the petitioner seeks 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. The petitioner, consequently, seeks a declaration that the acquisition proceeding initiated under the Land Acquisition Act, 1894 (hereinafter referred to as 'the 1894 Act') and in respect of which Award No. 14/87-88 dated 26.05.1987 was made, inter alia, in respect of the petitioner's land comprised in Khasra Nos. 812 Min (4-03) and 813 Min (3-10) measuring 7 bighas and 13 biswas in all in Village Satbari, Delhi shall be deemed to have lapsed.
(3.)The learned counsel for the petitioner claims that the physical possession of the subject land has not been taken by the land acquiring agencies and that the petitioner continues to be in physical possession. This fact is, however, disputed by the learned counsel for the respondents, who states that the possession was taken over on 14.07.1987.
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