AJIT SINGH AND ANOTHER Vs. GOVT OF NCT OF DELHI AND OTHERS
LAWS(DLH)-2017-8-235
HIGH COURT OF DELHI
Decided on August 16,2017

Ajit Singh And Another Appellant
VERSUS
Govt Of Nct Of Delhi And Others Respondents




JUDGEMENT

S.P.Garg, J. - (1.)This 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 the recorded owners of 6 bighas of land comprised in Khasra Nos.88/1(1-16), 88/2(2-16), 90(1- 6), 113/1(0-12), 113(0-12), 181/2(0-13), 195(4-16), 196 (4-16), 197(4- 16), 219/1(2-8) & 238/2(2-8) admeasuring 26 bighas and 19 biswas situated in the Revenue Estate of Village Neb Sarai, New Delhi (hereinafter referred to as "suit land"). The petitioner's claim is that acquisition of 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.)It is averred by the petitioners that their father - Shivnarayan was recorded co-owner to the extent of 1/3rd share of the suit land. Shivnarayan has since expired in 1985 leaving behind three sons namely - Ajit Singh (petitioner No.1), Ran Singh (petitioner No.2) and Vijay Singh. They all became recorded owners to the extent of their 1/9th share each in the suit land. The present petition has been filed for seeking declaration by the petitioners to the extent of their 2/9th share each which comes to 6 bighas in the suit land.
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