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The Cantonments (House-Accommodation) Act, 1923

9. Sanction to be obtained before a house is occupied as a hospital, etc.-

No house in any cantonment or part of a cantonment in which this Act is operative shall, unless it was so occupied at the date of the issue of the notification declaring this Act or the 5Cantonments (House-Accommodation) Act, 1902 (2 of 1902), as the case may be, to be operative, be occupied for the purposes of a hospital, school, school hostel, bank, hotel, or shop, or by a railway administration, a company or firm engaged in trade or business or a club, without the previous sanction of the Officer Commanding the District given with the concurrence of the Commissioner or, in a State where there are no Commissioners, of the Collector.



Cantonments (House Accommodation) Act, 1923 Back




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