GURU NANAK VIDYA BHANDAR TRUST Vs. UNION OF INDIA & ORS
LAWS(DLH)-2017-1-11
HIGH COURT OF DELHI
Decided on January 04,2017

GURU NANAK VIDYA BHANDAR TRUST Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

Ashutosh Kumar, J. - (1.)This writ petition has been filed invoking the proviso in section 24 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.
(2.)The acquisition proceedings had commenced under the Land Acquisition Act, 1894 (hereinafter referred to as 'the 1894 Act') and culminated in an award no. 01/2009-10 dated 06.08.2009, in respect to a portion of the Petitioners property, measuring 3394.10 sq. m., in 9 Jantar Mantar Road (measuring a total of 18 Acres).
(3.)The possession of the land has been taken and the same has already been put into public use.
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