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Chapter VII

Premia and Other Levies

61. Acceptance of premium; how far permissible.-

No landholder shall accept a premium for admitting a person to a holding: Provided that this prohibition shall not apply to a landlord who confers biswadari right in any waste or unimproved land or common land of a village.



Ajmer Tenancy and Land Records Act, 1950 Back




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