DAYA CHAND Vs. GNCT OF DELHI AND ORS
LAWS(DLH)-2018-1-213
HIGH COURT OF DELHI
Decided on January 08,2018

DAYA CHAND Appellant
VERSUS
Gnct Of Delhi And Ors Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Cm APPL. No. 745/2018 (Early hearing)
This is an application for an early hearing.

(2.)Notice. Learned counsels for the respondents accept notice. Prayer made in the application is not opposed. Accordingly, the same is allowed. Date already fixed i.e. 102018 stands cancelled.
(3.)Application stands disposed of.
W.P.(C) 5433/2017

Learned counsel for the respondent submits that counter affidavit has already been filed on 10.11.2017. Copy of the case history has been handed over in Court today as per which affidavit was filed by Mr. Yeeshu Jain vide diary No. 490581/2017. A duplicate copy of the counter affidavit has been handed over in Court today.

2. Learned counsel for the petitioner submits that in this case a notification under Section 4 of the Land Acquisition Act, 1894 was issued on 23.09.1989 and declaration under Section 6 of the said Act was made on 20.06.1989 and thereafter on 19.06.1992, an Award No. 8/1992-93 was announced. In this background, learned counsel for the petitioner while relying upon Pune Municipal Corporation & Anr. v. Harakchand Misirimal Solanki & ors., (2014) 3 SCC 183, submits that neither the possession of the subject land has been taken nor the compensation has been paid accordingly the case of the petitioner is fully covered by aforesaid decision and the petitioner is entitled to a declaration that the acquisition proceedings with respect to the land of the petitioner stands lapsed.

3. We have heard the learned counsel for the parties.

;


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