KULDEEP Vs. UNION OF INDIA & ANR
LAWS(DLH)-2018-1-127
HIGH COURT OF DELHI
Decided on January 04,2018

KULDEEP Appellant
VERSUS
Union Of India And Anr Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)This writ petition was admitted on 28.03.2017.
(2.)This is a petition filed under Article 226 of the Constitution of India by the petitioner. The petitioner seeks a writ, order or direction to declare the acquisition proceedings with respect to 1/6th share of the land of the petitioner comprised in Khasra no.227(4-4), 228/2(1-8) and 273(4-4) measuring 09 bighas 16 biswas, situated in the revenue estate of village Kotla Maigiran, New Delhi (hereinafter referred to as the 'subject land') are deemed to have lapsed in view of Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013(New Act), as the compensation has not been tendered to the petitioner.
(3.)Necessary facts which are required to be noticed for disposal of the present writ petition are that Section 4 notification of the Land Acquisition Act, 1894 (hereinafter referred to as the 'Act') was issued on 06.04.1964, a declaration under Section 6 of the Act was issued on 07.12.1966 and an Award bearing no.205/1986-87 was passed on 19.09.1986.
;


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