RAJ KUMAR ARORA Vs. UNION OF INDIA & ORS
LAWS(DLH)-2017-12-345
HIGH COURT OF DELHI
Decided on December 15,2017

Raj Kumar Arora Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Mr. Sanjeev Sabharwal has handed over the counter affidavit in Court today. Let the counter-affidavit be taken on record. With the consent of the parties the writ petition is set down for final hearing and disposal.
(2.)This is a petition filed by the petitioners under Article 226 of the Constitution of India seeking a declaration that the acquisition proceedings with respect to the land admeasuring 2 Bighas 8 Biswas in Khasra No. 13/4, Khasra No. 13/3 and Khasra No. 13/8, situated in the Revenue Estate of Village Devli, Tehsil Mehrauli, New Delhi, (hereinafter referred to as "subject land") are deemed to have lapsed as neither possession has been taken nor compensation has been paid.
(3.)The necessary facts to be noticed for disposal of the writ petition are that a notification under Section 4 of the Land Acquisition Act, 1894 was issued on 5th November, 1980. Section 6 declaration was made on 21st May, 1985 and thereafter an Award was announced on 5th June, 1987 being Award No. 19/1987-88.
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