ANGURI DEVI AND ANR Vs. UNION OF INDIA AND ORS
LAWS(DLH)-2017-8-331
HIGH COURT OF DELHI
Decided on August 08,2017

Anguri Devi And Anr Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

S.P.GARG,J. - (1.)The petitioners claim themselves to be recorded owners of the land of Khasra Nos.393 (0-10) and 395 (0-14) measuring 1 bigha and 4 biswas situated in the Village Neb Sarai, New Delhi. The petitioners' claim is that acquisition of their lands (hereinafter referred to as 'suit land') has lapsed by virtue of Section 24(2) of Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as 'the Act').
(2.)Petitioners aver that late Sh.Lahri Singh was the recorded owner of the suit land who expired on 29.06.2006 leaving behind five sons, namely Jai Prakash, Om Prakash (petitioner No.2), Brahm Prakash (petitioner No.3), Ved Prakash (Petitioner No.4) and Satya Prakash (petitioner No.5) and three daughters. Jai Prakash expired on 10.10.2015 leaving behind his wife, Smt.Anguri Devi (petitioner No.1) as successor.
(3.)The necessary facts are that a notification under section 4 of the Land Acquisition Act, 1894 (old Act) was issued on 5.11.1980; it included the suit land. A declaration was issued under Section 6 on 21.5.1985. The award bearing No.12/87-88 dated 20.05.1987 was made by the Land Acquisition Collector.
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