SHANTI INDIA (P) LTD. Vs. LT. GOVERNOR AND ORS.
LAWS(DLH)-2015-8-322
HIGH COURT OF DELHI
Decided on August 11,2015

Shanti India (P) Ltd. Appellant
VERSUS
Lt. Governor and Ors. Respondents




JUDGEMENT

- (1.)The counter affidavit handed over by Mr. Panda on behalf of respondent Nos.1,3 and 4 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 already contained 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.1/2007-08 dated 08.11.2007 and it was in respect of, inter alia, the petitioners land comprised in Khasra No. 125 (5-08) measuring 5 bighas 8 biswas in all in the Revenue Estate of village Mehrauli.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.