MEENA S. GUPTA AND ANR. Vs. UNION OF INDIA AND ORS.
LAWS(DLH)-2018-1-604
HIGH COURT OF DELHI
Decided on January 17,2018

Meena S. Gupta And Anr. Appellant
VERSUS
Union of India And Ors. Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)Counter affidavit has been filed in the Registry today; the same has been called to the Court.
(2.)With the consent of the parties, the writ petition is taken up for final hearing and disposal.
(3.)This is a petition under Article 226 of the Constitution of India filed by the petitioners seeking a declaration that the acquisition proceedings in respect of the land of the petitioners admeasuring 605 square yards forming part of Khasra No.654 situated in the revenue estate of village Neb Sarai, Tehsil-Hauz Khas, New Delhi (hereinafter referred to as 'the subject land') stands 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 '2013 Act'), as neither the physical possession has been taken nor compensation has been paid to the petitioners.
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