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Pensionís Act, 1871

[Act No. 23 of 1971]1

Contents

Sections

Particulars

I Preliminary

1

Short title and extent

2

Repealed by Repealing Act, 1938

3

Interpretation- section

3A

Definition 

II

Rights to Pensions

4

Bar of suits relating to pensions

5

Claims to be made to Collector, Deputy Commissioner, or other authorized officer

6

Civil Court empowered to take cognizance of such claims

7

Pensions for lands held under grants in perpetuity

III

Mode of Payment

8

Payment to be made by Collector, Deputy Commissioner, or other authorized officer

9

Saving or rights in respect of the recovery of land revenue 

10

Commutation of pensions

IV

Miscellaneous 

11

Exemption of pension from attachment

12

Assignments, etc., in anticipation of pension, to be void

12A

Nomination by pensioner to receive moneys outstanding on account of pension

13

Reward to informers

14

Power to make rules

15

Power of Central Government to make rules

16

Laying of Rules

An Act to consolidate and amend the law relating to pensions and grants by Government of money or land-revenue.

Whereas it is expedient to consolidate and amend the law relating to pensions Preamble and grants by Government of money of land-revenue;

It is hereby enacted as follows: -



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