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Irrigation and water-supply

13. Provision for irrigation and water-supply.-

The Corporation may, with the approval of the State Government concerned which shall not be unreasonably withheld, construct canals and distributaries and maintain and operate them: Provided that the State Government may, after giving notice and subject to the payment of fair compensation, take over the maintenance and operation of any such canal or distributary.



Damodar Valley Corporation Act, 1948 Back




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