BHARAT SINGH AND ORS. Vs. LAND ACQUISITION COLLECTOR EAST AND ANR
LAWS(DLH)-2018-1-619
HIGH COURT OF DELHI
Decided on January 23,2018

Bharat Singh And Ors. Appellant
VERSUS
Land Acquisition Collector East And Anr Respondents




JUDGEMENT

G.S. Sistani, J. - (1.)Ms. Takiar, counsel for the DDA submits that she has received the counter affidavit, a copy of which has been examined by the Court. Let the counter affidavit be filed in the Registry and placed on record.
(2.)This is a petition under Article 226 of the Constitution of India filed by the petitioners. The petitioners seek a declaration that the acquisition proceedings initiated in respect of the land of petitioners comprised in Khasra nos. 3/2 min (1-6), 24/2 min(1-10), 25(2-4), 26/1(2-4), 27/1(0-7), 28/2(3-3), 351/1(0-4), 352/1(1-5), 356(3-5), 486(0-5), 487/1(4-5) and 488/1(1-16) total measuring 21 bighas 14 biswas, situated in the revenue estate of village Molarband, 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 compensation has been tendered nor possession of the subject land has been taken.
(3.)The necessary facts to be noticed for disposal of this writ petition are that a notification under Section 4 of the Land Acquisition Act, 1894 (hereinafter referred to as 'the Act') was issued on 06.04.1964. A declaration under Section 6 was made on 15.06.1965 and an Award bearing No. 1934D/81-82 was rendered on 19.10.1981.
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