ARVIND NARAIN KHANNA AND ORS Vs. UNION OF INDIA AND ORS
LAWS(DLH)-2018-1-215
HIGH COURT OF DELHI
Decided on January 08,2018

Arvind Narain Khanna And Ors Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

- (1.)Counter affidavit has been filed by the respondents.
(2.)With the consent of the parties, the present writ petition is set down for final hearing and disposal.
(3.)Learned counsel for the petitioners submits that acquisition proceedings qua the land of the petitioners stand lapsed as neither the compensation has been tendered although possession has been taken.
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