KRISHAN SINGH Vs. GOVT OF NCT OF DELHI AND OTHERS
LAWS(DLH)-2018-1-661
HIGH COURT OF DELHI
Decided on January 29,2018

KRISHAN SINGH Appellant
VERSUS
Govt Of Nct Of Delhi And Others Respondents




JUDGEMENT

G. S. Sistani, JJ. - (1.)This is a petition under Article 226 of the Constitution of India filed by the petitioner.
(2.)The petitioner seeks a declaration that the acquisition proceedings with respect of the land of petitioner i.e. 02 Bighas and 19 Biswas comprised in Old Khasra No. 172 [New Khasra No. 169] (2-19), situated in the revenue estate of Village Mehrauli, New Delhi (hereinafter referred to as 'Subject Land') are 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 (hereinafter referred to as 'New Act'), as compensation has not been tendered to the petitioner.
(3.)The necessary facts to be noticed for disposal of this writ petition are that the predecessor in interest of the petitioner i.e. his father Late Shri Dhare Singh S/o Late Shri Harnand was the recorded co-owner of the subject land. Shri Dhare Singh died on 02.01983 leaving behind the right, title and interest of the subject land upon the petitioner.
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