NIRLEP KAUR Vs. GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI
LAWS(DLH)-2017-4-34
HIGH COURT OF DELHI
Decided on April 24,2017

Nirlep Kaur Appellant
VERSUS
GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI Respondents




JUDGEMENT

S. Ravindra Bhat, J. - (1.)Learned counsel for Rs.& B/LAC seeks to tender the counter today in the Court. The same is hereby being taken on record.
(2.)The petitioner Nirlep Kaur filed this petition through her constituted attorney Smt.Rekha Rachna Sharma. It is alleged that on 30.06.1982 the petitioner became the owner of the agricultural land admeasuring 1 bigha 7 biswas out of 16 bigha and 4 biswas (being 27/72 shares in 43 bigha 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), and 1292(4-16) situated in village Malikpur Kohi @ Rangpuri, Tehsil Mehrauli, New Delhi vide registered sale deed executed by Dharam Pal on 03.07.198 On 16.11.1983, the land was mutated in the name of the petitioner in the revenue records.
(3.)On 27.06.1996, notification under Sec. 4 of the Land Acquisition Act, 1894 was issued for acquiring 1337 bigha and 4 biswas in village Malikpur Kohi @ Rangpuri, New Delhi including the land of the petitioner for the purpose of planned development of Delhi. Consequently, the notification under Sec. 6 of the Act was issued; and on 07.01.1999 an award bearing No.2/1998-99 was made.
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