BIMLA CHHABRA AND ORS. Vs. UNION OF INDIA AND ORS.
LAWS(DLH)-2015-3-407
HIGH COURT OF DELHI
Decided on March 24,2015

Bimla Chhabra And Ors. Appellant
VERSUS
Union of India And Ors. Respondents




JUDGEMENT

Badar Durrez Ahmed, J. - (1.)CM No. 5291/2015
This is an application for condonation of delay filed on behalf of the learned counsel for the DDA.

The application is allowed. The counter affidavit is taken on record.

W.P(C) 6607/2014 & CM No. 15708/2014

(2.)THE counter affidavit handed over by Mr. Yeeshu Jain on behalf of respondent No. 2 is taken on record. The learned counsel for the petitioners does not wish to file any rejoinder affidavit inasmuch as he would be relying on the averments already contained in the writ petition.
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. 36/80 -81 dated 19.06.1980 and it was in respect of, inter alia, the petitioners' land comprised in Khasra Nos. 154 Min (0 -10) and 155 Min (2 -00) measuring 2 bighas and 10 biswas in all village Lado Sarai.
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