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The Government Management of Private Estates Act, 1892

Act No. 10 of 1892

[25th October, 1892.]

An Act to provide for the levy of a rate on private estates under the management of the Government to meet the cost of supervision and management.

WHEREAS it is expedient to provide for the levy of a rate on private estates under the management of the Government to cover the cost of all Government establishments in so far as they are employed in the supervision and management of such estates, other than establishments specially entertained for any particular estate or group of estates, and to meet all contingent expenditure incurred by the Government in connection with such supervision and management;

It is hereby enacted as follows:-



Government Management of Private Estates Act, 1892 Back




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