HUKAM CHAND Vs. GOVT OF NCT OF DELHI AND ORS
LAWS(DLH)-2018-1-222
HIGH COURT OF DELHI
Decided on January 08,2018

HUKAM CHAND Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)Mr.Jain, counsel for LAC has handed over counter affidavit in court today, which is taken on record.
(2.)With the consent of the parties, the writ petition is set down for final hearing and disposal.
(3.)This is a petition under Article 226 of the Constitution of India filed by the petitioner seeking a declaration that the acquisition proceedings in respect of the land comprised Khasra No.79//21/2 measuring 75 square yards (0-1' biswas) situated in the revenue estate of village Ghevra, 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 neither the physical possession has been taken nor compensation has been paid to the petitioner.
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