PIMA LAL Vs. GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI AND ORS.
LAWS(DLH)-2018-1-611
HIGH COURT OF DELHI
Decided on January 23,2018

Pima Lal Appellant
VERSUS
Government Of National Capital Territory Of Delhi And Ors. Respondents




JUDGEMENT

G.S. Sistani, J. - (1.)Counter affidavit has been handed over in Court by the counsel for the LAC, copy supplied to the counsel for the petitioner. Counter affidavit be taken on record.
(2.)With the consent of the parties, the writ petition is set down for final hearing and disposal.
(3.)This is a petition under Article 226 of the Constitution of India filed by the petitioners. The petitioner seeks a declaration that the acquisition proceedings initiated in respect of the land of petitioner comprised in Khasra No. 1271 min, measuring 1 bigha, situated in the revenue estate of village Malikpur Kohi @ Rangpuri, New Delhi (hereinafter referred to as 'the subject land') is deemed to have 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 the '2013 Act'), as neither the physical possession of the subject land has been taken nor the compensation has been paid.
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