SHRI OM PARKASH SPALL Vs. UNION OF INDIA AND ORS.
LAWS(DLH)-2018-1-612
HIGH COURT OF DELHI
Decided on January 23,2018

Shri Om Parkash Spall Appellant
VERSUS
Union of India And Ors. Respondents




JUDGEMENT

G.S. Sistani, J. - (1.)Counter affidavit has been handed over in Court by the counsel for the LAC. Copy has been supplied to the counsel for the petitioner. Let the 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 petitioner. The petitioner seeks a declaration that the acquisition proceedings initiated in respect of the land of petitioner comprised in Khasra No. 731, measuring 1512 sq. yards, to the extent of half share, situated in the revenue estate of village Tuglakabad, 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 possession has been taken nor the compensation has been paid.
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