SARBATI DEVI & ORS Vs. UNION OF INDIA & ANR
LAWS(DLH)-2017-12-432
HIGH COURT OF DELHI
Decided on December 20,2017

Sarbati Devi And Ors Appellant
VERSUS
Union Of India And Anr 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 filed under Article 226 of the Constitution of India filed by the petitioners. The petitioners seek a declaration that the acquisition proceedings with respect to 1/4 share of the land comprised in Khasra Nos. 202 min (1-05), 959/203 min (0-17), 961/203 min (0-14), 204 (2-03) 211 min (0-15) total land measuring 5 bigha 14 biswas situated in the revenue estate of village Haider Pur, Delhi has lapsed. As per the writ petition, the predecessor in interest of the petitioners i.e. Smt. Brahma Devi w/o Late Sh. Ram Chander and Late Sh. Nathu Singh s/o Late Shr. Ram Chander were the recorded owners of the ½ (each) share in the land bearing Khasra Nos.202 min (1-05), 959/203 min (0-17), 961/203 min (0- 14), 204 (2-03) 211 min (0-15) total land measuring 5 bigha 14 biswas situated in the revenue estate of village Haider Pur, Delhi (hereinafter referred to as 'subject land') alongwith the copy of the Khatauni with respect to the above mentioned land reflecting the shares of Late Smt. Brahma Devi and Late Sh. Nathu Ram has been filed.
(3.)Necessary facts to be noticed for disposal of this writ petition are that a notification under Section 4 notification of the Land Acquisition Act, 1894 was issued on 24th October, 1961, thereafter a Section 6 notification of the Act was issued on 6th December, 1966 and an award bearing no. 50/80-81 was announced on 18th July, 1980. Smt. Brahma Devi died on 3rd November, 1987 and Sh. Nathu Singh expired on 17th May, 2000.
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