KANTA GUPTA AND ORS. Vs. UNION OF INDIA AND ORS.
LAWS(DLH)-2015-8-320
HIGH COURT OF DELHI
Decided on August 18,2015

Kanta Gupta And Ors. Appellant
VERSUS
Union of India And Ors. Respondents




JUDGEMENT

- (1.)The counter affidavit of respondent nos. 4 and 5 handed over by Mr. Panda is taken on record. The learned counsel for the petitioners does not wish to file any rejoinder affidavit in view of the averments already contained 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.28/1987-88 dated 23.12.1985 was made, inter alia, in respect of the petitioners land comprised in Khasra No.1880 measuring 4 bighas 14 biswas in all in village Malikpur Kohi @ Rangpuri, 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 29.01.1987. This is disputed by the petitioners, who claim to be in actual physical possession of the subject land.
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