SANJAY GAUR Vs. GOVERNMENT OF NCT OF DELHI & ORS
LAWS(DLH)-2015-7-498
HIGH COURT OF DELHI
Decided on July 20,2015

Sanjay Gaur Appellant
VERSUS
Government Of Nct Of Delhi And Ors Respondents


Referred Judgements :-

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


JUDGEMENT

- (1.)The counter-affidavit handed over by Mr Yeeshu Jain, the learned counsel on behalf of the 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, 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.2/1998-99 dated 07.01.1999 and it was in respect of, inter alia, the petitioner's land comprised in Khasra Nos. 1109 min (4-0), 1105 min (0-4), 1106 min (4-16), 1102 min (1-16), 1107/2 min (1-11), 1102 min (2-0) and 1132 min (2-0) total measuring 16 bighas and 7 biswas in all, in village Malikpur Kohi @ Rangpuri, New Delhi.
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