INDIRA BAHUGUNA AND ORS Vs. LT GOVERNOR OF DELHI
LAWS(DLH)-2018-2-157
HIGH COURT OF DELHI
Decided on February 02,2018

Indira Bahuguna And Ors Appellant
VERSUS
LT GOVERNOR OF DELHI Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Mr. Yeeshu Jain, learned counsel for the LAC submits that the counter affidavit is ready, the same has been handed over in Court today.
(2.)With the consent of the parties the petition is set down for final hearing and disposal.
(3.)This is a petition under Article 226 of Constitution of India filed by the petitioners seeking a declaration that the acquisition proceedings with respect to land bearing Khasra No.'s 990 (4-16) and 930 (2-5), situated in the revenue estate of village Satbari, Tehsil Saket, New Delhi (hereinafter referred 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 physical possession of the land has been taken nor compensation has been paid to the petitioners.
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