AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Goa, Daman and Diu Mining Concessions (Abolition and Declaration as Mining Leases) Act, 1987

11. Liability of Central Government to end on payment of claim.-

After admitting a claim under this Act, the amount due in respect of such claim shall be paid by the Commissioner to the person or persons to whom such amount is due, and, on such payment, the liability of the Central Government in respect of such claim shall stand discharged.



Goa, Daman and Diu Mining Concessions (Abolition and Declaration as Mining Leases) Act, 1987 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys