SATBIR SINGH AND ORS Vs. HONORABLE LT GOVERNOR AND ORS
LAWS(DLH)-2017-8-376
HIGH COURT OF DELHI
Decided on August 16,2017

Satbir Singh And Ors Appellant
VERSUS
Honorable Lt Governor And Ors Respondents




JUDGEMENT

S.RAVINDRA BHAT,J. - (1.)The matter was originally listed on 14.08.2017. Since 14.08.2017 was declared a court holiday, this matter is listed today.
(2.)The petitioners claim themselves to be recorded owners/Bhoomidars of the land in Khasra Nos.1292 measuring 1 bigha and 7 biswa to the extent of 1/2 share and 2002/1288 measuring 1 bigha and 18 biswas to the extent of 1/4th share situated in the revenue estate of Village Kishangarh Mehrauli, 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').
(3.)The necessary facts are that a notification under section 4 of the Land Acquisition Act, 1894 (old Act) was issued on 23.01.1965; it included the suit land. A declaration was issued under Section 6 on 17.12.1966. After considering the evidence and submissions, the award bearing No.80E/70-71 (supp.) dated 9.1.1981 was made by the Land Acquisition Collector.
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