SHRI SATYA DEV SINGH BIDHURI Vs. GOVT. OF NCT OF DELHI
LAWS(DLH)-2018-2-35
HIGH COURT OF DELHI
Decided on February 07,2018

Shri Satya Dev Singh Bidhuri Appellant
VERSUS
GOVT. OF NCT OF DELHI Respondents




JUDGEMENT

G.S.SISTANI,J. - (1.)Mr. Jain, counsel for LAC has handed over the counter affidavit in Court, which is taken on record. Copy of the same has been supplied to counsel for the petitioner.
(2.)With consent of both the parties, the present writ petition is set down for final hearing and disposal.
(3.)This is a petition under Article 226 of Constitution of India filed by the petitioner seeking a declaration that the acquisition proceedings with respect to land of petitioner comprised in Khasra nos.7/22, 7/23/2 and 28/15/1 admeasuirng 522 sq. yds. out of toal 8 bihas 9 biswas, situated in the revenue estate of village Saidabad, New Delhi (hereinafter referred to as the subject land ) stands 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 compensation has not been tendered to the petitioner.
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