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26. Compulsory acquisition of land for the Authority.

Any land required by the Authority for discharging its functions under this Act shall be deemed to be needed for a public purpose and such land 1.Ins. by Act 40 of 2001, s. 6 (w.e.f. 1-7-2003). may be acquired for the Authority under the provisions of the Land Acquisition Act, 1894 (1 of 1894) or of any other corresponding law for the time being in force.



Inland Waterways Authority of India Act, 1985 Back




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