CHARAN DAS Vs. UNION OF INDIA & ORS
LAWS(DLH)-2016-5-909
HIGH COURT OF DELHI
Decided on May 30,2016

CHARAN DAS Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

- (1.)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 petition, ought to be deemed to have lapsed in view of Section 24(2) of the 2013 Act.
(2.)The number of the award is 157/1986-87and is dated 19.09.1986. It is in respect of, inter alia, the petitioner's land comprised in Khasra No.49/15 to the extent of 200 sq. yards in village Palam, Delhi. Admittedly, physical possession of the subject land was taken on 13.10.1986. Admittedly, compensation has not been paid to the petitioner.
(3.)Although physical possession of the subject land has admittedly been taken, compensation has not been paid to the petitioner and the award is also made more than five years prior to the commencement of the 2013 Act. Consequently, all the necessary ingredients of Section 24(2) of the 2013 Act, as interpreted by the Supreme Court and this Court in the following decisions, stand satisfied:-
(1) Pune Municipal Corporation and Anr v. Harakchand Misirimal Solanki and Ors, 2014 3 SCC 183 ;

(2) Union of India and Ors v. Shiv Raj and Ors, 2014 6 SCC 564 ;

(3) Sree Balaji Nagar Residential Association v. State of Tamil Nadu and Ors, 2015 3 SCC 353 ;

(4) Surender Singh v. Union of India & Others: WP(C) 2294/2014 decided on 12.09.2014 by this Court; and

(5) Girish Chhabra v. Lt. Governor of Delhi and Ors: WP(C) 2759/2014 decided on 12.09.2014 by this Court.

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