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Delhi Development Authority Vs. Parmal and Ors. - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
AppellantDelhi Development Authority
RespondentParmal and Ors.
Excerpt:
.....kurian, j.1. leave granted.2. the issue, in principle, is covered against the appellant by judgment in civil appeal no.8477 of 2016 arising out of special leave petition (c) no.8467 of 2015.3. these appeals are, accordingly, dismissed.4. in the peculiar facts and circumstances of these cases, the appellant is given a period of one year to exercise its liberty granted under section 24(2) of the right to fair compensation and transparency in land acquisition, rehabilitation and resettlement act, 2013 for initiation of the acquisition proceedings afresh.5. we make it clear that in case no fresh acquisition proceedings are initiated within the said period of one year from today by issuing a notification under section 11 of the act, the appellant, if in possession, shall return the physical.....
Judgment:

NON-REPORTABLE IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION CIVIL APPEAL No.8893 OF2016[@ SPECIAL LEAVE PETITION (C) No.17602 OF2015]. DELHI DEVELOPMENT AUTHORITY Appellant(s) VERSUS PARMAL AND ORS. Respondent(s) WITH CIVIL APPEAL No.8895 OF2016[@ SPECIAL LEAVE PETITION (C) No.17713 OF2015]. CIVIL APPEAL No.8897 OF2016[@ SPECIAL LEAVE PETITION (C) No.17734 OF2015]. CIVIL APPEAL No.8898 OF2016[@ SPECIAL LEAVE PETITION (C) No.19773 OF2015]. CIVIL APPEAL No.8899 OF2016[@ SPECIAL LEAVE PETITION (C) No.20369 OF2015]. CIVIL APPEAL No.8900 OF2016[@ SPECIAL LEAVE PETITION (C) No.27402 OF2015]. CIVIL APPEAL No.8901 OF2016[@ SPECIAL LEAVE PETITION (C) No.28910 OF2015]. CIVIL APPEAL No.8902 OF2016[@ SPECIAL LEAVE PETITION (C) No.29442 OF2015]. CIVIL APPEAL No.8903 OF2016[@ SPECIAL LEAVE PETITION (C) No.30736 OF2015]. CIVIL APPEAL No.8904 OF2016[@ SPECIAL LEAVE PETITION (C) No.31339 OF2015]. CIVIL APPEAL No.8905 OF2016[@ SPECIAL LEAVE PETITION (C) No.33627 OF2015]. CIVIL APPEAL No.8906 OF2016[@ SPECIAL LEAVE PETITION (C) No.33629 OF2015]. CIVIL APPEAL No.8907 OF2016[@ SPECIAL LEAVE PETITION (C) No.35233 OF2015]. CIVIL APPEAL No.8908 OF2016[@ SPECIAL LEAVE PETITION (C) No.1685 OF2016]. CIVIL APPEAL No.8909 OF2016[@ SPECIAL LEAVE PETITION (C) No.1692 OF2016]. CIVIL APPEAL No.8910 OF2016[@ SPECIAL LEAVE PETITION (C) No.1702 OF2016]. CIVIL APPEAL No.8911 OF2016[@ SPECIAL LEAVE PETITION (C) No.1705 OF2016]. CIVIL APPEAL No.8912 OF2016[@ SPECIAL LEAVE PETITION (C) No.1707 OF2016]. CIVIL APPEAL No.8913 OF2016[@ SPECIAL LEAVE PETITION (C) No.2539 OF2016]. CIVIL APPEAL No.8914 OF2016[@ SPECIAL LEAVE PETITION (C) No.2544 OF2016]. CIVIL APPEAL No.8915 OF2016[@ SPECIAL LEAVE PETITION (C) No.4225 OF2016]. CIVIL APPEAL No.8916 OF2016[@ SPECIAL LEAVE PETITION (C) No.4704 OF2016]. CIVIL APPEAL No.8917 OF2016[@ SPECIAL LEAVE PETITION (C) No.4706 OF2016]. CIVIL APPEAL No.8918 OF2016[@ SPECIAL LEAVE PETITION (C) No.7010 OF2016]. CIVIL APPEAL No.8919 OF2016[@ SPECIAL LEAVE PETITION (C) No.7013 OF2016]. CIVIL APPEAL No.8920 OF2016[@ SPECIAL LEAVE PETITION (C) No.7561 OF2016]. CIVIL APPEAL No.8921 OF2016[@ SPECIAL LEAVE PETITION (C) No.8763 OF2016]. CIVIL APPEAL No.8922 OF2016[@ SPECIAL LEAVE PETITION (C) No.8790 OF2016]. CIVIL APPEAL No.8925 OF2016[@ SPECIAL LEAVE PETITION (C) No.8794 OF2016]. CIVIL APPEAL No.8924 OF2016[@ SPECIAL LEAVE PETITION (C) No.8800 OF2016]. CIVIL APPEAL No.8926 OF2016[@ SPECIAL LEAVE PETITION (C) No.8802 OF2016]. CIVIL APPEAL No.8927 OF2016[@ SPECIAL LEAVE PETITION (C) No.8803 OF2016]. CIVIL APPEAL No.8928 OF2016[@ SPECIAL LEAVE PETITION (C) No.8806 OF2016]. CIVIL APPEAL No.8929 OF2016[@ SPECIAL LEAVE PETITION (C) No.8807 OF2016]. CIVIL APPEAL No.8930 OF2016[@ SPECIAL LEAVE PETITION (C) No.8814 OF2016]. CIVIL APPEAL No.8931 OF2016[@ SPECIAL LEAVE PETITION (C) No.8832 OF2016]. CIVIL APPEAL No.8932 OF2016[@ SPECIAL LEAVE PETITION (C) No.8838 OF2016]. CIVIL APPEAL No.8933 OF2016[@ SPECIAL LEAVE PETITION (C) No.10616 OF2016]. CIVIL APPEAL No.8934 OF2016[@ SPECIAL LEAVE PETITION (C) No.23656 OF2016].

JUDGMENT

KURIAN, J.

1. Leave granted.

2. The issue, in principle, is covered against the appellant by judgment in Civil Appeal No.8477 of 2016 arising out of Special Leave Petition (C) No.8467 of 2015.

3. These appeals are, accordingly, dismissed.

4. In the peculiar facts and circumstances of these cases, the appellant is given a period of one year to exercise its liberty granted under Section 24(2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 for initiation of the acquisition proceedings afresh.

5. We make it clear that in case no fresh acquisition proceedings are initiated within the said period of one year from today by issuing a Notification under Section 11 of the Act, the appellant, if in possession, shall return the physical possession of the land to the original land owner. Pending applications, if any, stand disposed of. No costs. .......................J.

[ KURIAN JOSEPH ]. .......................J.

[ ROHINTON FALI NARIMAN ]. New Delhi; September 08, 2016.


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