SONAR PAPER PRODUCT PVT. LTD. Vs. LAND ACQUISITION COLLECTOR/A.D.M. (SOUTH DISTT.) & ORS.
LAWS(DLH)-2017-11-334
HIGH COURT OF DELHI
Decided on November 07,2017

Sonar Paper Product Pvt. Ltd. Appellant
VERSUS
Land Acquisition Collector/A.D.M. (South Distt.) And Ors. Respondents




JUDGEMENT

G.S. Sistani, J. - (1.)Counter affidavit filed by respondents No. 1 and 2 is taken on record. Advance copy supplied to the counsel for petitioner.
(2.)With the consent of counsel for the parties, present writ petition is set down for final hearing and disposal.
(3.)This is a petition filed under Article 226 of Constitution of India by the petitioner seeking a direction to declare the acquisition proceedings with respect to the land of the petitioner comprised in Khasra Nos. 553 min. (2-11), 541/3 (1-11), 539/1 (3-5), 541/4 (0-15), 539/2 (1-11), 542/4 (0-16), 540/1 (1-14), 540/2 (2-10), 542/5 (0-15) and 543/3 (0-5), situated in the revenue estate of village Satbari, Tehsil Hauz Khas, New Delhi (hereinafter referred to as the 'subject land'), to have lapsed in view Section 24 (2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Re-Settlement Act, 2013 (hereinafter referred to as 'New Act') as neither possession has been taken over nor compensation has been paid to the petitioner.
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