MAHIPAL SINGH & ORS Vs. UNION OF INDIA & ORS
LAWS(DLH)-2018-1-578
HIGH COURT OF DELHI
Decided on January 31,2018

Mahipal Singh And Ors Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)Counter affidavit has not been filed despite time having been granted since 04.12.2015.
(2.)Mr.Jain, learned counsel for the LAC submits that counter affidavit is ready. Copy of the same has been supplied to counsel for the petitioners. The counter affidavit is also handed over in Court, which is taken on record.
(3.)This is a petition under Article 226 of Constitution of India filed by the petitioners seeking a declaration that the acquisition proceedings with respect to land being full share in Khasra no.471 (01-00), 508 (01-06), 506 min (01-03), total measuring 03 bighas 09 biswas and being 2/7 joint share in Khasra no.507(01-06) of the petitioner, situated in the revenue estate of village Madanpur Khadar, Teshil Kalkaji, New Delhi (hereinafter referred to as the "subject land") stand lapsed in view of section 24(2) of Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as "2013 Act") as neither possession has been taken nor compensation has been paid to the petitioners.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.