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The Schedule

[See Section 24]

Part I

Acts Provisions of the Acts specified in column (1)
(1) (2)
1. The Canals Act, 1864 (Ben. Act 5 of 1864). Section 6 (Power of State Government to fix and alter rates of tolls).
Section 8 (Power of State Government to appoint persons to collect tolls who may farm collection).
2. The Indian Forest Act, 1927 (16 of 1927). Section 35 (Protection of forests for special purposes).
Section 36 (Power to assume management of forests).

Part II

Acts Provisions of the Acts specified in column (1)
(1) (2)
1. The Bengal Irrigation Act, 1876 (Ben. Act 3 of 1876). Part III (Power of the maintenance of canals).
Section 41 of Part IV (Power of Canal Officer to issue notice to person causing obstruction).
Section 42 of Part IV (Power of Canal Officer to cause obstructions to be removed) .
2. The Bengal Embankment Act, 1882 (Ben. Act 2 of 1882). Part II (Powers of Collector and procedure thereon).
Part III (Powers of Collector in cases of imminent danger to life or property).
3.The Indian Forest Act, 1927 (16 of 1927) Section 36 (Power to assume management of forests).


Damodar Valley Corporation Act, 1948 Back




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