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

12. Disputes how to be dealt with.-

In the event of there being a doubt or dispute as to the right of a person to receive the whole or any part of the amount referred to in section 6 or section 7, the Commissioner shall refer the matter to the court for a decision, and shall make the disbursement in accordance with the decision of the court.

Explanation.-In this section "court", in relation to a mining concession, means the principal civil court of original jurisdiction within the local limits of whose jurisdiction the mines relating to such concession is situated.



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




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