DHOOM SINGH Vs. GOVT OF NCT OF DELHI AND ORS
LAWS(DLH)-2017-12-443
HIGH COURT OF DELHI
Decided on December 21,2017

DHOOM SINGH Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Rejoinder filed.
(2.)This is a petition under Article 226 of the Constitution of India filed by the petitioner seeking a declaration that the acquisition proceedings with respect to the land of the petitioner comprised in Khasra Nos. 670 (0-14) and 671 (0-14) situated in the Revenue Estate of village Bhalsva, Jahangirpur, Tehsil North-West (hereinafter referred to as 'the subject land') are deemed to have lapsed on account 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 Act') as neither physical possession of the subject land has been taken nor compensation paid.
(3.)The brief facts necessary for disposal of the writ petition are that Section 4 Notification was issued on 4th March, 2003, Section 6 Notification was issued on 4th February, 2004 and thereafter Award was rendered on 3rd February, 2006. Reliance is placed on the counter affidavit filed by the Land Acquisition Collector in support of the above submission, wherein it has been averred that no compensation could be paid with respect to the land in Khasra No. 670. As far as Khasra No. 671 is concerned, Mr. Jain learned counsel for the LAC submits that he has received instructions on 6th December, 2017 that in fact no compensation could be paid with respect to land in Khasra No. 671 measuring 14 biswas (762 sq. yds.) as well, as claimed by the petitioner.
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