LUV MALHOTRA AND ORS. Vs. UNION OF INDIA AND ORS.
LAWS(DLH)-2015-1-204
HIGH COURT OF DELHI
Decided on January 27,2015

Luv Malhotra And Ors. Appellant
VERSUS
Union of India And Ors. Respondents




JUDGEMENT

- (1.)The counter affidavit filed on behalf of the respondent No. 2 is taken on record. The learned counsel for the petitioners does not wish to file any rejoinder affidavit as the necessary averments are contained in the writ petition itself.
(2.)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. 1/07-08 and it was in respect of, inter alia, the petitioners' land comprised in Khasra Nos. 19/17(4-16), 24(4-16), 30/4 (4-16), 7 (4-16), 30/6/1 (0-06) and 15/1 (0-07) measuring 19 bighas and 4 biswas in all in village Bamnoli.
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