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

Land Acquisition Act, 1894

ACT NO.1 OF 1894

Contents

Sections

Particulars

Part I

Preliminary

1

Short title, extent and commencement

2

Repeal

3

Definition

Part II

Acquisition

4

Publication of preliminary notification and powers of officers of there upon

5

Payment for damage

5A

Hearing of objections

6

Declaration that land is required for a public purpose

7

After declaration Collector to take order for acquisition

8

Land to be marked out, measured and planned

9

Notice to persons interested

10

Power to require and enforce the making of statements as to names and interests

11

Enquiry and award by Collector

12

Award of Collector when to be final

13

Adjournment of enquiry

14

Power to summon and enforce attendance of witnesses and production of documents

15

Matters to be considered and neglected Taking possession

16

Power to take possession

17

Special powers in cases of urgency

Part III

Reference To Court And Procedure Thereon

18

Reference to Court

19

Collectors statement to the Court

20

Service of notice

21

Restriction on scope of proceedings

22

Proceedings to be in open Court

23

Matters to be considered in determining compensation

24

Matters to be neglected in determining compensation

25

Rules as to amount of compensation

26

Form of awards

27

Costs

28

Collector may be directed to pay interest on excess compensation

Part IV

Apportionment Of Compensation

29

Particulars of apportionment to be specified

30

Disputes as to apportionment

Part V

Payment

31

Payment of compensation or deposit of same in Court

32

Investment of money deposited in respect of lands belonging to persons in competent to alienate

33

Investment of money deposited in other cases

34

Payment of interest

Part VI

Temporary Occupation Of Land

35

Temporary occupation of waste or arable land. Procedure when difference as to compensation exists

36

Power to enter and take possession, and compensation on restoration

37

Difference as to condition on land

Part VII

Acquisition Of Land For Companies

38

Company may be authorized to enter and survey

39

Previous consent of appropriate Government and execution of agreement necessary

40

Previous enquiry

41

Agreement with appropriate Government

42

Publication of agreement

43

Sections 39 to 42 not to apply where Government bound by agreement

44

How agreement with Railway Company may be proved

Part VIII

Miscellaneous

45

Service of notices

46

Penalty for obstructing acquisition of land

47

Magistrate to enforce surrender

48

Completion of acquisition not compulsory, but compensation to be awarded when not completed

49

Acquisition of part of house of building

50

Acquisition of land at cost of a local authority or Company

51

Exemption from stamp-duty and fees

52

Notice in case of suits for anything done in pursuance of Act

53

Code of Civil Procedure to apply to proceedings before Court

54

Appeals in proceedings before Court

55

Power to make rules

 

[AS ON 1955]

An Act to amend the law for the acquisition of land for public purposes and for Companies.

WHEREAS it is expedient to amend the law for the acquisition of land needed for public purposes and for Companies and for determining the amount of compensation to be made on account of such acquisition; It is hereby enacted as follows:-



Bare Acts 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