HARDWARI LAL RANA AND ORS Vs. UNION OF INDIA AND ORS
LAWS(DLH)-2018-2-197
HIGH COURT OF DELHI
Decided on February 06,2018

Hardwari Lal Rana And Ors Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Counter affidavit is handed over in Court. The same is taken on record. Copy of counter affidavit has been supplied to counsel for the petitioners.
(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 petitioners seeking a declaration that the acquisition proceedings with respect to 19/89th share of the petitioners in land comprised in Khasra no.166, Khatoni no.249/75, measuring 4 bighas 9 biswas, situated in the revenue estate of village Siraspur, 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 compensation has not been tendered to the petitioners although possession has been taken.
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