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Section 11 in The Right To Information Act, 2005
Section 24(2) in The Right To Information Act, 2005

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Supreme Court of India
Delhi Development Authority vs Khubhi Ram Sharma And Or on 27 February, 2017
Author: Kurian
Bench: Kurian Joseph, R. Banumathi
                                                                          NON-REPORTABLE
                        IN THE SUPREME COURT OF INDIA
                        CIVIL APPELLATE JURISDICTION


                        CIVIL APPEAL NO. 3363 OF 2017
         [ARISING FROM SPECIAL LEAVE PETITION (C) NO. 6958 OF 2017]
     [ARISING FROM SPECIAL LEAVE PETITION (C).....CC. NO. 23914 OF 2016]


      DELHI DEVELOPMENT AUTHORITY                 APPELLANT(S)

                                VERSUS

      KHUBHI RAM SHARMA AND ORS.                  RESPONDENT(S)

                               J U D G M E N T

KURIAN, J.

1. Delay condoned.

2. Leave granted.

3. The issue, in principle, is covered against the appellant by judgments in Civil Appeal No. 8477 of 2016 arising out of Special Leave Petition (C) No. 8467 of 2015 and Civil Appeal No. 5811 of 2015 arising out of Special Leave Petition (C) No. 21545 of 2015.

4. This appeal is, accordingly, dismissed.

5. In the peculiar facts and circumstances of this case, 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.

6. 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 owner.

7. Pending applications, if any, shall stand disposed of.

8. There shall be no order as to costs.

.......................J.

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

[R. BANUMATHI] NEW DELHI;

FEBRUARY 27, 2017.