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Public Premises (Eviction of Unauthorized Occupants) Act, 1971


3A. Eviction from temporary occupation.-

Notwithstanding anything contained in section 4 or section 5, if the Estate Officer, after making such inquiry as he deems expedient in the circumstances of the case, is satisfied that any persons who were allowed temporary occupation of any public premises are unauthorized occupation of the said premises, he may, for reasons to be recorded in writing make an order for the eviction of such persons forthwith and thereupon, if such persons refuse or fail to comply with the said order of eviction, he may evict them from the premises and take possession thereof and may, for that purpose, use such force as may be necessary.



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