EMINENT MARKETING PVT LTD Vs. UNION OF INDIA & ORS
LAWS(DLH)-2017-12-109
HIGH COURT OF DELHI
Decided on December 13,2017

Eminent Marketing Pvt Ltd Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)With the consent of the parties, the writ petition is set down for final hearing and disposal.
(2.)This is a petition under Article 226 of the Constitution of India filed by the petitioner. The petitioner seeks a declaration that the acquisition proceedings with respect to the land of the petitioner comprised in Khasra no.22//14/1min(2-8), 15//1/1(0-4),16/2(3-18) and 17(4-12) measuring 62 bighas 08 biswas, situated in the revenue estate of village Dhoolsiras, New 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), as the neither the compensation has been paid to the petitioner nor the possession has been taken.
(3.)The necessary facts to be noticed for disposal of this writ petition are that a notification under Section 4 of the Land Acquisition Act, 1894(hereinafter referred to as the "Act") was issued on 07.04.2006, a Section 6 notification of the Act was issued on 04.04.2007 and thereafter, an Award bearing no.09/2008-09 was pronounced on 26.12.2008. The possession of the land was, however, taken on 27.09.2012.
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