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The Cantonments (House-Accommodation) Act, 1923

12. Surrender of house when to be enforced.-

If the owner fails to give possession of a house to the 1[Officer Commanding the station] in pursuance of a notice issued under section 7, or if the existing occupier fails to vacate a house in pursuance of such a notice, the District Magistrate, by himself or by another person generally or specially authorised by him in this behalf, shall enter on the premises and enforce the surrender of the house.



Cantonments (House Accommodation) Act, 1923 Back




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