GHASITU RAM Vs. STATE OF HARYANA & ORS
LAWS(P&H)-2016-10-150
HIGH COURT OF PUNJAB AND HARYANA
Decided on October 27,2016

Ghasitu Ram Appellant
VERSUS
State Of Haryana And Ors Respondents


Referred Judgements :-

BANDA DEVELOPMENT AUTHORITY VERSUS MOTI LAL AGARWAL [REFERRED TO]
RAJIV CHOWDHRIE HUF VERSUS UNION OF INDIA AND OTHERS [REFERRED TO]
KARNAIL KAUR AND OTHERS VERSUS STATE OF PUNJAB AND OTHERS [REFERRED TO]
RADIANCE FINCAP (P) LTD. AND OTHERS VERSUS UNION OF INDIA AND OTHERS [REFERRED TO]
RATTAN SINGH VERSUS UNION OF INDIA AND ANOTHER [REFERRED TO]
RAGHBIR SINGH SEHRAWAT VS. STATE OF HARYANA [REFERRED TO]
STATE OF MAHARASHTRA VS. SARVA SHRAMIK SANGH, SANGLI [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]
UNION OF INDIA VS. SHIV RAJ [REFERRED TO]
BHARAT KUMAR VS. STATE OF HARYANA [REFERRED TO]
BIMLA DEVI VS. STATE OF HARYANA [REFERRED TO]
BALAJI NAGAR RESIDENTIAL ASSOCIATION VS. STATE OF TAMIL NADU [REFERRED TO]
SHARMA AGRO INDUSTRIES VS. STATE OF HARYANA [REFERRED TO]
SITA RAM VS. STATE OF HARYANA [REFERRED TO]
MAGNUM PROMOTERS P. LTD. VS. UNION OF INDIA [REFERRED TO]
VELAXAN KUMAR VS. UNION OF INDIA [REFERRED TO]
R. RADHAKRISHNAN AND ORS. VS. THE SECRETARY TO GOVERNMENT OF TAMIL NADU AND ORS. [REFERRED TO]
GOVT OF NCT OF DELHI VS. JAGJIT SINGH [REFERRED TO]
YOGESH NEEMA AND ORS. VS. STATE OF M.P. AND ORS. [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SUKHBIR SINGH & OTHERS [REFERRED TO]



Cited Judgements :-

TARA CHAND AND OTHERS VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2018-1-317] [REFERRED TO]
SMT. KUSUM AND ANOTHER VS. THE STATE OF HARYANA AND OTHERS [LAWS(P&H)-2018-1-300] [REFERRED TO]


JUDGEMENT

Surya Kant, J. - (1.)This common order shall dispose of the captioned writ petitions, as in all the cases, the question which falls for consideration is whether the acquisition of land shall be deemed to have lapsed under Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 on the ground that neither the compensation amount was paid nor has been deposited in accordance with Section 31(2) of the Land Acquisition Act, 1894 in the Court before whom reference under Section 18 of that Act was maintainable.
(2.)Brief facts of each case are extracted for ready reference:-
(1) CWP No.11445 of 2008

(3.)The petitioners are residents of village Umri, Tehsil Thanesar, District Kurukshetra. They seek quashing of the notifications dated 11.11.2002 and 07.11.2003 issued under Section 4&6 of the Land Acquisition Act, 1894 as well as the Award dated 30.01.2008 announced under Section 11 of the Land Acquisition Act, 1894 on the ground that the acquisition proceedings are deemed to have lapsed in view of Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013. It is averred in para-2 of the writ petition that the petitioners have not received any compensation in lieu of their acquired land and its possession is also with them.
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