ATTRO DEVI & ORS Vs. LAND ACQUISITION COLLECTOR & ORS
LAWS(DLH)-2017-12-426
HIGH COURT OF DELHI
Decided on December 20,2017

Attro Devi And Ors Appellant
VERSUS
Land Acquisition Collector And Ors Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Counter affidavit has been handed over in Court by Mr.Yeeshu Jain. Copy supplied to the counsels for the parties.
(2.)With the consent of the parties, the writ petition is set down for final hearing and disposal.
(3.)This is a petition under Article 226 of the Constitution of India filed by the petitioners. The petitioners seek a declaration that the acquisition proceedings with respect to the land of the petitiones comprised in Khasra no.1 Etc./57/1 measuring 3 bighas 9 biswas and Khasra No.1 Etc./58/1 measuring 1 bigha 15 biswas situated in the revenue estate of village Ghonda, Chauhan Khadar, District NorthEast, Delhi (hereinafter referred to as "the subject land") are deemed to have lapsed in view of Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as "New Act"), as neither the compensation has been paid to the petitioners nor the possession has been taken.
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