JAI SINGH JOON Vs. GOVT OF NCT OF DELHI
LAWS(DLH)-2019-7-294
HIGH COURT OF DELHI
Decided on July 23,2019

Jai Singh Joon Appellant
VERSUS
GOVT OF NCT OF DELHI Respondents




JUDGEMENT

S. Muralidhar, J. - (1.)The prayers in the present petition read as under:
"a) issue a writ, order or declaration declaring that the entire acquisition proceedings i.e. Section 4 notification dated 30.7.1998, Section 6 declaration is dated 4.8.1998 and the award no. 18/2000-2001 announced on 12.3.2001 in respect of the Petitioners land comprised in Khasra nos. 1/1, 1/2, 2 and 5 admeasuring 9 bigha, situated in the Revenue Estate of Village Bhalswa Jahangirpuri, Delhi have lapsed in view of sub-section 2 of section 24 of "The Right To Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013"; and

b) issue a writ of mandamus directing the respondents not to in any manner whatsoever; interfere with the peaceful enjoyment and possession of the said lands presently in possession and occupation of the Petitioner."

(2.)There are six Petitioners who claim to be the recorded owners of the land measuring 9 Bighas forming part of Khasra No. 1/1, 1/2, 2 and 5 in Village Bhalswa Jahangirpur, Delhi (hereafter referred to as "subject land").
(3.)The narration in the petition reveals that a notification under Section 4 of the Land Acquisition Act, 1894 ("LAA") for acquisition of the subject land was issued under Sections 4 and 17 (4) of the LAA on 30th July, 1998. This was followed by a declaration dated 4th August, 1998 under Section 6 LAA. The Land Acquisition Collector ("LAC") passed the Award No. 18/2000-01 on 12th March, 2001.
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