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Cantonments Act, 1924>


72.Preparation of new assessment list:-

The {Subs.by s.69, ibid., for " Cantonment Authority ".} [Board] shall prepare a new assessment list at least once in every three years, and for this purpose the provisions of sections 66 to 71 shall apply in like manner as they apply for the purpose of the preparation of an assessment list for the first time.



Cantonments Act, 1924> Back




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