JAI BHAGWAN YADAV AND ORS. Vs. UNION OF INDIA AND ORS.
LAWS(DLH)-2015-12-163
HIGH COURT OF DELHI
Decided on December 15,2015

Jai Bhagwan Yadav And Ors. Appellant
VERSUS
Union of India And Ors. Respondents


Referred Judgements :-

EAST END DWELLING CO. LTD. V/S. 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 counter affidavit handed over by Mr. Yeeshu Jain appearing on behalf of the respondent No. 3 is taken on record. The learned counsel for the petitioners does not wish to file any rejoinder affidavit as the necessary averments are already contained in the writ petition.
(2.)The petitioners seek the benefit of Sec. 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 Sec. 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. 13/2005 -06 dated 12.07.2005 and it was in respect of, inter alia, the petitioner's land comprised in Khasra Nos. 2/17 (4 -16), 2/18 (4 -16), 2/19 (4 -16), 2/20 (4 -16), 2/24 (4 -16), 3/16 (4 -09), 3/17 (1 -09), 2/23/1 (2 -02), 2/23/2 (2 -14) measuring 34 bighas 13 biswas in all in Begumpur, Delhi -110086.
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