RATI RAM Vs. GOVT OF NCT OF DELHI
LAWS(DLH)-2018-1-434
HIGH COURT OF DELHI
Decided on January 19,2018

RATI RAM Appellant
VERSUS
GOVT OF NCT OF DELHI Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)At the outset, learned counsel for the petitioner clarifies that the petitioner is alive and the present petition has been filed by him.
(2.)The petitioner has filed the present writ petition under Article 226 of the Constitution of India, the petitioner seeks a declaration that land in Khasra No. 47(15-5), 48(01-00) and 49(12-19) total area 29 bighas 4 biswa (1/12th share measuring 2 Bigha 9 Biswa) situated in the Revenue Estate of Village Ghonda Gujaran Khadar, Shahdara, Delhi stands lapsed in view of the provisions of Section 24 (2) of the Right to Fair Compensation And Transparency in Land Acquisition, Rehabilitation And Resettlement Act, 2013.
(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 Ram Pal S/o late Shri Harkesh was the recorded owner of the subject land. Late Shri Harkesh died intestate on 10.11.1980. His son Ram Pal also died on 16.09.2007 and the petitioner being the son of late Shri Ram Pal inherited 1/12th share in the subject agricultural land.
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