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GOVERNMENT OF NCT OF DELHI THROUGH SECRETARY, LAND & BUILDING DEPARTMENT & ANOTHER V/S GAUTAM CHOPRA & OTHERS, decided on Thursday, January 5, 2017.
[ In the Supreme Court of India, Civil Appeal Nos. 123 of 2017, 124 of 2017, 125 of 2017 (@ Special Leave Petition (C) Nos. 391 of 2017, 392 of 2017) (@ Special Leave Petition (C)......CC Nos. 4790 of 2016, 4942 of 2016, 8077 of 2016). ] 05/01/2017
Judge(s) : KURIAN JOSEPH & A.M. KHANWILKAR
Advocate(s) : Rachana Srivastava, Monika, Sukrit R. Kapoor. S.K. Rout, Amit Kalkal.
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    Kurian Joseph J.Delay condoned. Leave granted.2. The issue in principle is covered against the appellants 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. The appeals filed by the requisitioning authority namely the Delhi Development Authority have already been dismissed by this Court.3. These appeals are accordingly dismissed.4. In the peculiar facts and circumstances of these cases the appellants are 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 appellants 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.