K B HANDA Vs. GOVT OF NCT OF DELHI & ORS
LAWS(DLH)-2018-1-526
HIGH COURT OF DELHI
Decided on January 29,2018

K B Handa Appellant
VERSUS
Govt Of Nct Of Delhi And Ors Respondents




JUDGEMENT

Sangita Dhingra Sehgal, J. - (1.)This is a petition under Article 226 of Constitution of India filed by the petitioner seeking a declaration that the acquisition proceedings with respect to the land of the petitioner comprised in Khasra No. 554, 1306, 1424/1 admeasuring 1 Bigha 1 Biswa, situated in the revenue estate of Village Malikpur Kohi @ Rangpuri, New Delhi-110070 (hereinafter referred to as 'Subject Land'), has 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 '2013 Act'), as neither the compensation has been tendered nor the physical possession has been taken.
(2.)Learned counsel for the petitioner submits that initially, the land was vested in the name of one K. B. Hada, who in turn sold the same to Ashok Behl, who further sold it to Arun Tiwari and Arun Tiwari sold the same land to one Nirmal Singh.
(3.)Learned counsel for the petitioner has placed reliance on the copy of Power of Attorney executed by Arun Tiwari in favour of Nirmal Singh and a copy of the Sale Deed dated 26.03.1984 executed by Badle Singh and Saau Narian in favour of K. B. Hada.
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