RAMESH NARAYAN PATIL AND ORS Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2016-12-74
HIGH COURT OF BOMBAY
Decided on December 20,2016

Ramesh Narayan Patil And Ors Appellant
VERSUS
STATE OF MAHARASHTRA Respondents




JUDGEMENT

SHANTANU KEMKAR,J. - (1.)With the consent of the parties, the matter is finally heard and disposed of.
(2.)This judgment will dispose of both the Writ Petitions. For the sake of convenience, facts are taken from Writ Petition No. 1074 of 2015.
(3.)Through this Petition filed under Article 226 of the Constitution of India, the Petitioners who are claiming to be the legal heirs of late Narayan Aditwar Patil who was the owner of the land bearing Gat No. 91/1 admeasuring about 3.25 Acres equivalent to 14670 sq. mtrs. situated at Talavali village, Taluka and District Thane within the municipal limits of Navi Mumbai Municipal Corporation are seeking declaration to the effect that the acquisition proceedings in respect of the said land, resulting in the award dated 31 st August, 1984 deemed to have lapsed in view of Section 24 of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (for short "Act of 2013").
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