RAFIQ AHMED Vs. GOVT. OF NCT OF DELHI AND OTHERS
LAWS(DLH)-2018-1-630
HIGH COURT OF DELHI
Decided on January 31,2018

RAFIQ AHMED Appellant
VERSUS
Govt. Of Nct Of Delhi And Others Respondents




JUDGEMENT

G.S. Sistani, J. - (1.)With the 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 petitioner seeking a declaration that the acquisition proceedings pertaining to land of the petitioner comprised in Khasra No. 409 admeasuring 130 square yards, situated in the revenue estate of Village Jasola, 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.
(3.)Counsel for the petitioner submits at the outset that W.P.(C) 3714/2015 pertaining to the same Khasra number has been allowed and identical objections raised have not been accepted by the Court.
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