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Remedies for wrongful ejectment

102. Remedies for wrongful ejectment.-

A tenant ejected by his landholder, otherwise than in accordance with the provisions of this Act may, within one year of such ejectment, apply to the sub-divisional officer-

(a) for possession of the holding;

(b) for compensation for wrongful dispossession; and

(c) for compensation for any improvement he may have made, or for a tree belonging to him.



Ajmer Tenancy and Land Records Act, 1950 Back




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