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

3. Appointment of competent authority.-

The Central Government may, by notification in the Official Gazette, appoint any person to be the competent authority for the purposes of this Act; and different persons may be appointed as competent authorities for different provisions of this Act and for different areas.



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




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