BRAHAM PRAKASH YADAV AND ORS Vs. UNION OF INDIA AND ORS
LAWS(DLH)-2018-1-227
HIGH COURT OF DELHI
Decided on January 09,2018

Braham Prakash Yadav And Ors Appellant
VERSUS
Union of India And Ors Respondents




JUDGEMENT

G. S. Sistani, J. - (1.)Mr.Jain, learned counsel for the LAC has handed over the counter affidavit in Court today, which has been taken on record.
(2.)With consent of the counsel for the parties, writ petition is set down for final hearing and disposal.
(3.)This is a petition under Article 226 of Constitution of India filed by the petitioners seeking declaration that the acquisition proceedings with respect to the land admeasuring 1 bigha 6 biswas in Khasra no.92, situated in village Haiderpur, New Delhi (hereinafter referred to as the "subject land") stands lapsed in view of section 24(2) of Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as "2013 Act") as neither possession has been taken nor compensation has been paid to the petitioners.
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