RAM SINGH Vs. GOVT OF NCT OF DELHI & ORS
LAWS(DLH)-2017-12-428
HIGH COURT OF DELHI
Decided on December 20,2017

RAM SINGH Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Counter affidavit has been handed over in Court by the LAC. The same is taken on record.
(2.)With the consent of the parties, the writ petition is set down for final hearing and disposal.
(3.)The present petition has been filed under Article 226 of the Constitution of India by the petitioner. The petitioner seeks a declaration that the acquisition proceedings with respect to the land of the petitioner comprised in Khasra no.241/2(02-10) 56 (06-00) having 1/8th share, situated in the revenue estate of village Ghonda Gujaran Khadar, Shahdara, Delhi (hereinafter referred to as the "subject land") is 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(New Act).
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