DEEN MOHAMMAD DEENU Vs. GOVT OF NCT OF DELHI AND ORS
LAWS(DLH)-2015-11-504
HIGH COURT OF DELHI
Decided on November 23,2015

Deen Mohammad Deenu Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

- (1.)The counter affidavit handed over by Mr Panda on behalf of respondent nos. 1 & 2 is taken on record. The learned counsel for the petitioner does not wish to file any rejoinder affidavit inasmuch as he would be relying on the averments made in the writ petition.
(2.)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. A declaration is sought to the effect that the acquisition proceeding initiated under the Land Acquisition Act, 1894 (hereinafter referred to as 'the 1894 Act') in respect of which Award No.14/1987-88 dated 26.05.1987 was made, inter alia, in respect of the petitioner's land comprised in Khasra No.892/2measuring 2 bighas 8 biswas in all in village Satbari, New Delhi, shall be deemed to have lapsed.
(3.)The stand of the respondents is that physical possession of the said land was taken on 14.07.1987. This is disputed by the petitioner, who claims to be in actual physical possession of the subject land.
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