DILBAGH RAI NARULA Vs. GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI AND ORS.
LAWS(DLH)-2017-8-384
HIGH COURT OF DELHI
Decided on August 17,2017

Dilbagh Rai Narula Appellant
VERSUS
Government Of National Capital Territory Of Delhi And Ors. Respondents




JUDGEMENT

S.P.GARG,J. - (1.)The petitioner claims himself to be recorded owner of the land bearing Khasra No. 1424/1 (0-6) and 1306 (0-12) admeasuring 18 biswas situated in the Revenue Estate of Village Malikpur Kohi @ Rangpuri, New Delhi (hereinafter referred to as suit land') by virtue of registered Sale Deed dated 02.03.1983. The petitioner's claim is that acquisition of 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.)A notification under section 4 of the Land Acquisition Act, 1894 (old Act) was issued on 27.06.1996; it included the suit land. A declaration was issued under Section 6 on 10.01.1997. The award bearing No. 02/98-99 dated 07.01.1999 was made by the Land Acquisition Collector.
(3.)The petitioner avers that pursuant to the award, no compensation has been paid or tendered by the respondents nor its possession has been taken over. Relying upon Pune Municipal Corporation and Anr. v. Harakchand Misirimal Solanki and Ors., 2014 (3) SCC 183 , counsel urged that the acquisition has lapsed since five year period indicated in Section 24(2) of the Act has ended.
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