RAVINDER SINGH & ORS Vs. UNION OF INDIA AND ORS
LAWS(DLH)-2018-1-521
HIGH COURT OF DELHI
Decided on January 29,2018

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




JUDGEMENT

G.S.Sistani, J. - (1.)This is a petition under Article 226 of the Constitution of India filed by the petitioners seeking a declaration that the acquisition proceedings initiated under Section 4 of the Land Acquisition Act, 1894 (hereinafter referred to as 'the Act') with respect to land of the petitioners comprised in Khasra No. 227, situated in the revenue estate of village Lado Sarai, New Delhi (hereinafter referred to as 'the Subject Land') stand lapsed in view of Section 24 (2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as '2013 Act'), as the compensation has not been paid to the petitioners nor physical possession of the subject land was taken over.
(2.)At the outset, it is clarified by counsel for the parties that this writ petition pertains to 1 Bigha 12 Biswa comprised in Khasra No. 227 situated in the revenue estate of village Ladosarai, New Delhi.
(3.)Learned counsel for the petitioner submits that the acquisition proceedings of subject land stands lapsed as neither the compensation has been tendered to the petitioners nor actual physical possession of the subject land, has been taken, thus, the case of the petitioners is fully covered by a decision rendered by the Apex Court in the case of Pune Municipal Corporation & Anr. v. Harakchand Misirimal Solanki & ors., 2014 3 SCC 183.
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