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

Ancient Monuments and Archaeological Sites and Remains Act, 1958


34.Recovery of amounts due to the Government.-

Any amount due to the Government from any person under this Act may, on a certificate issued by the Director-General or an archaeological officer authorized by him in this behalf be recovered in the same manner as an arrear of land revenue.



Ancient Monuments and Archaeological Sites and Remains Act, 1958 Back




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