KAMLESH Vs. GOVT OF NCT OF DELHI AND ORS
LAWS(DLH)-2018-1-553
HIGH COURT OF DELHI
Decided on January 30,2018

KAMLESH Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

G.S.Sistani, J. - (1.)Although these writ petitions have been heard separately, but for the sake of convenience a common judgment is being rendered.
(2.)The petitioners in these writ petitions seek benefit 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") which came into effect on 01.01.2014.
(3.)A notification under Section 4 of the Land Acquisition Act, 1894 (hereinafter referred to as "the Act") was issued on 23.06.1989. A declaration under Section 6 of Act was made on 22.06.1990. Thereafter, the Land Acquisition Collector passed an Award bearing no.11/1992-93 on 19.06.1992. The petitioners claim that the acquisition proceedings qua the lands of the petitioners stand lapsed as neither possession has been taken nor compensation has been paid. The details of the land of each of the petitioners is extracted below:
JUDGEMENT_553_LAWS(DLH)1_2018_1.html

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