SARFRAZ AHMAD Vs. GOVT OF NCT OF DELHI & ORS
LAWS(DLH)-2018-1-573
HIGH COURT OF DELHI
Decided on January 31,2018

Sarfraz Ahmad Appellant
VERSUS
Govt Of Nct Of Delhi And Ors 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 petitioner's land property no.H-2A comprised in Khasra No.409 admeasuring 502 square yards (10 biswa), situated in the revenue estate of Abul Fazal Enclave Part-II, Village Jasola, New Delhi-110025 (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.
;


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