JUDGEMENT

Rajiv Sahai Endlaw, J. - (1.)This appeal under Sec. 54 of the Land Acquisition Act, 1894 impugns the order [dated 16th Aug., 2016 in LAC No.37/12 (81/16) of the Court of Additional District Judge (ADJ)-02 (South)] on a Reference under Sec. 30-31 of the Act as well as the order [dated 5th Sept., 2017 in LAC No.8946/2016 also of the Court of ADJ-02 (South)] of dismissal of an application filed by the appellant for review of the order dated 16th Aug., 2016.
(2.)This appeal came up first before this Court on 13th Nov., 2017 when record of the Reference Court was ordered to be requisitioned. Upon the record being received, vide order dated 5th April, 2018, notice of the appeal was issued to the sole respondent Union of India (UOI). The counsel for the appellant and the counsel for the respondent UOI have been heard.
(3.)The subject land, being Khasra No.227 (7-18) and 67(1-4) of village Saidulajab, was acquired and an Award No.13/87-88 dated 20th May, 1987 made with respect thereto. The Land Acquisition Collector (LAC) (South), on 7 th Aug., 2012, made a Reference, under Sec. 30-31 of the Act, reasoning that "the interested persons have not approached for compensation despite passing of more than 24 years of Award and notices sent to them for receiving of compensation" and naming (i) Gyan Prakash, son of Sh. Chuttan, (ii) Shiv Narayan, son of Sh. Gareeb, (iii) Prem Raj, son of Sh. Jeeta, (iv) Saroop Singh, son of Sh. Gareeb, and, (iv) Shri Ram, son of Sh. Govind as the interested persons.
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