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

74. Obligation of Chief Commissioner to print and supply books of receipt.-

The Chief Commissioner shall cause to be printed and kept for sale to landholders, at all tahsil headquarters, books of receipts with counterfoils in the prescribed form at a rate, not exceeding the actual cost of production, plus five per cent, thereon to cover incidental charges.



Ajmer Tenancy and Land Records Act, 1950 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys