SUBHASH CHANDER KHATRI & ANR Vs. UNION OF INDIA & ORS
LAWS(DLH)-2018-1-99
HIGH COURT OF DELHI
Decided on January 03,2018

Subhash Chander Khatri And Anr Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)With consent of the parties, the writ petition is set down for final hearing and disposal.
(2.)This is a petition under Article 226 of the Constitution of India filed by the petitioners seeking a declaration that the acquisition proceeding with respect to the land of the petitioners falling in Khasra no.22/6/1 (0-18), situated in revenue estate of village Mamurpur Narela, Delhi (hereinafter referred to as the "subject land") has 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 physical possession of the subject land has been taken nor compensation has been paid.
(3.)At the outset, counsel for the petitioners, on instructions, submits that the petitioners would accept compensation as per 2013 Act as it is the case of the respondents that physical possession of the subject land has been taken and the lands have been put to use. Counsel for the petitioners has relied on Pune Municipal Corporation & Anr. v. Harakchand Misirimal Solanki & ors., 2014 3 SCC 183, in support of his plea that since the compensation has not been paid, the case of the petitioners would be covered by the aforesaid decision.
;


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