HANS RAJ AND ORS Vs. GOVT OF NCT OF DELHI & ORS
LAWS(DLH)-2015-12-474
HIGH COURT OF DELHI
Decided on December 15,2015

Hans Raj And Ors Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

- (1.)The counter affidavits handed over by Mr Panda on behalf of respondent Nos.1 and 2 are 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 made in the writ petition.
(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 initiated under the Land Acquisition Act, 1894 (hereinafter referred to as 'the 1894 Act') in respect of which Award No.08/1980-81 dated 09.01.1981 was made, inter alia, in respect of the petitioners' land comprised in Khasra Nos. 61/5 (4-16) and 61/6 (4-16) in all 9 Bighas and 12 Biswas in Village Mehrauli, New Delhi, shall be deemed to have lapsed.
(3.)It is an admitted position that the physical possession of the said land was taken on 06.01.1979.
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