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Chapter III

Reclamation of Waste-land

20. Definition.-

In this Chapter-

(a) "date of taking possession" means the date on which temporary possession of the land is taken on behalf of the Government under section 21;

(b) "waste-land" means any land lying waste through water-logging, accumulation of sand, growth of jungle, soil erosion or any other cause, or lying uncultivated, for not less than three consecutive years.



Delhi and Ajmer Merwara Land Development Act, 1948 Back




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