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The Coal Bearing Areas (Acquisition and Development) Act, 1957

25. Protection of action taken in good faith.-

(1) No suit, prosecution or other legal proceeding shall lie against the Central Government or any person for anything which is in good faith done or intended to be done in pursuance of this Act or any rule or order made thereunder.

(2) No suit or other legal proceeding shall lie against the Central Government or the competent authority or any other person for any damage caused or likely to be caused by anything which is in good faith done or intended to be done in pursuance of this Act or any rule or order made thereunder.



Coal Bearing Areas (Acquisition and Development) Act, 1957 Back




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