AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Land Acquisition Act, 1894


44.How agreement with Railway Company may be proved:-

In the case of the acquisition of land for the purposes of a Railway Company, the existence of such an agreement as is mentioned in section 43 may be proved by the production of a printed copy thereof purporting to be printed by order of Government.



Land Acquisition Act, 1894 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys