RAJENDER KUMAR SHARMA Vs. GOVT OF NCT OF DELHI & ORS
LAWS(DLH)-2016-8-511
HIGH COURT OF DELHI
Decided on August 29,2016

RAJENDER KUMAR SHARMA Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

- (1.)Earlier a Division bench of this court delivered judgment in this writ petition on 27.01.2015. Subsequently two review petitions being R.P. 407/2015 and 332/2016 were filed on behalf of the DDA and the Land Acquisition Collector respectively. The review petitions were allowed by an order dated 29.07.2016 and the judgment dated 27.01.2015 was recalled. That is how the matter is before this bench today.
(2.)We have heard the learned counsel for the parties which include both the learned counsel for the Land Acquisition Collector and the DDA. The statement made by the DDA in the review petition has been taken as the counter affidavit on behalf of the DDA in the present petition. The review petition filed on behalf of the Land Acquisition Collector had also been treated as an additional affidavit filed on behalf of the Land Acquisition Collector.
(3.)By way of this writ petition, the petitioner is seeking 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. The petitioner, consequently seeks a declaration that the acquisition proceeding initiated under the Land Acquisition Act, 1894 (hereinafter referred to as 'the 1894 Act') and in respect of which the Award No. 14/1987-88 dated 26.05.1987 was made, inter alia, in respect of the petitioner's land comprised in khasra numbers 244(4-16), 247/2(1-04), 247/3(2-16), 248/1(2-10), 248/2(0-07) & 249 (4-03) measuring 15 Bighas 16 Biswas in village Satbari, Delhi, shall be deemed to have lapsed.
;


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