PREM RAJ Vs. GOVT. OF NCT OF DELHI AND ORS.
LAWS(DLH)-2017-11-45
HIGH COURT OF DELHI
Decided on November 27,2017

PREM RAJ Appellant
VERSUS
Govt. of NCT of Delhi and Ors. Respondents




JUDGEMENT

G.S. Sistani, J. - (1.)Counter affidavits have been filed by the LAC and DDA.
(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 1/4th 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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