AJIT SINGH Vs. GOVT OF NCT OF DELHI AND ORS.
LAWS(DLH)-2017-10-135
HIGH COURT OF DELHI
Decided on October 09,2017

AJIT SINGH Appellant
VERSUS
Govt Of Nct Of Delhi And Ors. Respondents




JUDGEMENT

S. Ravindra Bhat, J. - (1.)The petitioners claim the relief of declaration under Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (for short 'the New Act') that acquisition in respect of suit lands i.e. Khasra No. 273, 278 and 282, total measuring 10 bighas and 06 biswas (out of which petitioners' claim share to the extent of ? ..?th and 1/12th respectively in both the proceedings) situated in the Revenue Estate of Village Ghonda Gujaran Khadar, Shahdara, Delhi, has lapsed by virtue of Section 24 (2) of the New Act.
(2.)The legal issue raised in these two petitions is similar, therefore, though the cases were heard separately but for convenience, common judgment in these cases is passed.
(3.)In these petitions, notification under section 4 of Land Acquisition Act, 1894 (old Act) was issued on 23rd June, 1989 and declaration under Section 6 of the old Act was issued on 20th June, 1990. After notices were issued to the land owners and their evidence considered, the Award was published by the Land Acquisition Collector on 19th June, 1992. The Award shows that a parcel of the suit lands i.e. Khasra No. 273/6-6 was not acquired.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.