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s.harroop Singh Suri & Anr vs.union of India and Ors - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
Appellants.harroop Singh Suri & Anr
RespondentUnion of India and Ors
Excerpt:
.....seek the benefit of section 24(2) of the right to fair compensation and transparency in land acquisition, rehabilitation and resettlement act, 2013 (hereinafter referred to as ‘the 2013 act’) which came into effect on 01.01.2014. the petitioners, consequently, seek a declaration that the acquisition proceeding initiated under the land acquisition act, 1894 (hereinafter referred to as ‘the 1894 act’) and in respect of which award no.102/1986-87 dated 19.09.1986 was made, inter alia, in respect of the petitioners’ land comprised in plot no.e-measuring 472.sq.yds. in village ghondli, delhi, shall be deemed to have lapsed.3. it is an admitted position that neither physical possession of the subject land has been taken by the land acquiring agency, nor has any.....
Judgment:

$~53 IN THE HIGH COURT OF DELHI AT NEW DELHI Judgment delivered on:

15. 11.2016 W.P.(C) 6140/2015 & CM111612015 S.HARROOP SINGH SURI & ANR versus UNION OF INDIA AND ORS Advocates who appeared in this case: …... Petitioner

s ........ RESPONDENTS

For the... Petitioner

s For the Respondent UOI For the Respondent LAC/L&B : Mr Yeeshu Jain with Ms Jyoti Tyagi For the Respondent DDA For the Respondent R-6&7 : Mr Kartik Jindal with Mr Joseph K. Antony : Mr Kumar Rajesh Singh : Mr M.P. Bhargava with Mr N.S. Vasisht : Mr Chiranjiv Kumar with Mr Mukesh Sachdeva CORAM: HON'BLE MR JUSTICE BADAR DURREZ AHMED HON'BLE MR JUSTICE JAYANT NATH BADAR DURREZ AHMED, J (ORAL) JUDGMENT

1 Mr Yeeshu Jain has handed over the counter affidavit on behalf of the respondent no.5. The same is taken on record. Mr Vasisht appearing on behalf of the petitioners does not wish to file any rejoinder affidavit inasmuch as the necessary averments are contained in the writ petition. WP(C) 6140/2015 Page 1 of 3 2. By way of this writ petition the petitioners seek the benefit of Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as ‘the 2013 Act’) which came into effect on 01.01.2014. The petitioners, consequently, seek a declaration that the acquisition proceeding initiated under the Land Acquisition Act, 1894 (hereinafter referred to as ‘the 1894 Act’) and in respect of which Award No.102/1986-87 dated 19.09.1986 was made, inter alia, in respect of the petitioners’ land comprised in plot No.E-
measuring 472.
Sq.Yds. in village Ghondli, Delhi, shall be deemed to have lapsed.

3. It is an admitted position that neither physical possession of the subject land has been taken by the land acquiring agency, nor has any compensation been paid to the petitioners. The award was made more than five years prior to the commencement of the 2013 Act. All the ingredients of section 24(2) of the 2013 Act as interpreted by the Supreme Court and this Court in the following decisions stand satisfied:-

"(i) Pune Municipal Corporation and Anr v. Harakchand Misirimal Solanki and Ors: (2014) 3 SCC183 (ii) Union of India and Ors v. Shiv Raj and Ors: (2014) 6 SCC564 WP(C) 6140/2015 Page 2 of 3 (iii) Sree Balaji Nagar Residential Association v. State of Tamil Nadu and Ors: Civil Appeal No.8700/2013 decided on 10.09.2014; and (iv) Surender Singh v. Union of India and Ors.: W.P.(C) 2294/2014 decided 12.09.2014 by this Court.

4. As a result the petitioners are entitled to a declaration that the said acquisition proceedings initiated under the 1894 Act in respect of the subject lands are deemed to have lapsed. It is so declared.

5. The writ petition is allowed to the aforesaid extent. There shall be no order as to costs. BADAR DURREZ AHMED, J NOVEMBER15 2016 kb JAYANT NATH, J WP(C) 6140/2015 Page 3 of 3


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