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4. Matters for which land development schemes may provide.-

(1) The Board shall prepare a land development scheme for the 1[State] providing for one or more of the following matters, namely:-

(i) preservation and improvement of soil;

(ii) prevention of soil erosion;

(iii) improvement of water supply by the utilization of water in rivers or rivulets, tube-wells, boring or construction of wells, conservation of rain water by constructing dams, or by use of power;

(iv) improvement in the methods of cultivation;

(v) introduction of dry farming methods;

(vi) supply of seed, improved implements of agriculture, manure and fertilizers;

(vii) development of horticulture and planting of fruit trees;

(viii) reclamation of land lying waste through water-logging, accumulation of sand, growth of jungle, soil erosion or any other cause.

(ix) cultivation of land lying uncultivated owing to the negligence or incapacity or absence of the owner;

(x) regulation or prohibition of grazing and browsing;

(xi) control and maintenance of tree-growth.

(xii) regulation or prohibition of firing of vegetation;

(xiii) planting or sowing of trees, shrubs and grasses for the purpose of afforesting uncultivable land or providing shelter-beds against wind or sand or for any other purpose;

(xiv) protection from locusts and other pests; and

(xv) any other matter which may be prescribed.

(2) Every scheme prepared under sub-section (1) shall contain the following particulars, namely:-

(i) the objects of the scheme;

(ii) details of the area to be covered by the scheme;

(iii) the work or kind of work to be carried out under the scheme;

(iv) the agency or agencies through which the work shall be carried out;

(v) the approximate estimated cost of the scheme and the method of financing it;

(vi) the duties and obligations, financial or other, of the Government as well as of the owners of the area concerned; and

(vii) any other particulars which may be prescribed.



Delhi and Ajmer Merwara Land Development Act, 1948 Back




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