VIKRAM SINGH Vs. GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI & ORS
LAWS(DLH)-2017-11-189
HIGH COURT OF DELHI
Decided on November 28,2017

VIKRAM SINGH Appellant
VERSUS
GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI And ORS Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)The present petition has been filed under Article 226 of the Constitution of India by the petitioner. The petitioner seeks a declaration that the acquisition proceedings with respect to the land of the petitioner measuring 1 bigha and 6 biswas out of 16 bighas and 4 biswas (being 27/72 shares in 43 bighas and 4 biswas) falling in Khasra nos. 1269 (4- 16), 1272 (4-16), 1273 (4-16), 1284 (4-16), 1285 (4-16), 1286 (4-16), 1287 (4-16) 1288(4-16), 1292 (4-16) having possession of land in Khasra no. 1269 (4-16 ), situated in the revenue estate of village Malikpur Kohi @ Rangpuri, New Delhi-110070(hereinafter referred to as the "subject land") would stand lapsed in view 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 New Act").
(2.)Ms. Marwaha submits that a notification under Section 4 of the Land Acquisition Act, 1894 (hereinafter referred to as "the Act") was issued on 27th June, 1996. A notification under Section 6 of the Act was issued on 10.01.1997. Thereafter, an Award no.2/1998-99 was made on 07.01.1999.
(3.)The learned counsel submits that paper possession was taken with respect to a part of the land. However, the actual physical possession of the entire area continues to remain with the petitioner, besides no compensation has been paid. Learned counsel relies on the para 5 of the counter affidavit filed by the LAC in support of her submission that neither compensation has been paid nor possession has been taken.
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