HARJAS AND ORS. Vs. STATE OF HARYANA AND ORS.
LAWS(P&H)-2015-12-120
HIGH COURT OF PUNJAB AND HARYANA
Decided on December 24,2015

Harjas And Ors. Appellant
VERSUS
State Of Haryana And Ors. Respondents




JUDGEMENT

Hemant Gupta, J. - (1.)This order shall dispose of aforesaid writ petition as well as the writ petitions mentioned at the foot note of the order, as identical questions of law and facts are involved in all the writ petitions. However, for the facility of reference, the facts are being taken up from CWP No. 13027 of 2014.
(2.)In the present writ petition, after announcing of the Award by the Land Acquisition Collector, the land -owners have executed sale deeds in favour of the private respondents, which sale deeds are subject matter of challenge in the present writ petition. In all other writ petitions, the sale deeds have been executed by the land -owners before the announcing of the Award.
(3.)The petitioners, who are owners of land comprising in Rect./Killa No. 4//24(8 -0), 25(6 -17), 14//2/1/2(1 -7), 3/2(5 -22), 4(7 -11), 8/1(6 -0), 8/2(2 -0), 9/1(2 -8), 13(8 -0) measuring 47 Kanal 5 Marla situated in the revenue estate of Village Kundli, Tehsil & District Sonepat, are aggrieved against the acquisition of land measuring 664.13 Acres including the land measuring 117.50 Acres situated in the revenue estate of Village Kundli vide notification dated 29.01.2001 issued under Sec. 4 of the Land Acquisition Act, 1894 (for short 'the Act') for a public purpose namely 'for development of residential and commercial Sector - 58, Sonepat'. The petitioners have filed objections to such notification, but the State Government proceeded to publish notification under Sec. 6 of the Act on 28.11.2002 in respect of land measuring 654.62 Acres including the land measuring 111.12 Acres of Village Kundli. It is, thereafter, notices under Sec. 9 of the Act were issued on 28.10.2004 and the Award announced on 24.11.2004 in respect of land measuring 110.75 Acres situated in Village Kundli. After the announcement of the Award, entry in the revenue record was made vide rapat roznamcha dated 24.11.2004.
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