RAM DEVI AND ORSANR Vs. GOVERNMENT OF NCT OF DELHI
LAWS(DLH)-2018-12-297
HIGH COURT OF DELHI
Decided on December 21,2018

Ram Devi And Orsanr Appellant
VERSUS
GOVERNMENT OF NCT OF DELHI Respondents




JUDGEMENT

S. Muralidhar, J. - (1.)These seven writ petitions, that were heard separately, arise out of a common set of facts and are being disposed of by this common judgment.
(2.)The Petitioners are seeking a declaration that the acquisition proceedings in respect of land admeasuring 15 bighas 4 biswas (15-4) comprised in Khasra No.27//14/2 (2-8), 15/2 (2-8), 16/1 (1-0), Khasra No.28//11 (4-16), 20(4-12) situated in the Revenue Estate of village Bijwasan, New Delhi (hereinafter "the land in question") has lapsed in view of Section 24 (2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 ("the 2013 Act").
(3.)The common case of all the Petitioners is that they, including their deceased parents and grandfathers, are the recorded owners and bhumidars and in physical possession of the land in question which is described as agricultural land. It is not in dispute that a notification dated 13th December, 2000 was issued under Section 4 of the Land Acquisition Act, 1984 ("LAA") followed by a declaration dated 7th December, 2001 under Section 6 of the LAA. Section 17 of the Act was invoked and notification dated 15th March, 2002 was issued. The acquisition of the land was for the public purpose of Dwarka Phase-II for the planned development of Delhi. The Land Acquisition Collector, District South-West, Kapashera, Delhi passed the order No.28/2002-03 dated 24th October, 2002.
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