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

163. Power to exempt.-

With the previous approval of the Government, the Administrator may, by notification in the Official Gazette exempt any class of lands from all or any of the provision of this Act.



Manipur Land Revenue and Land Reforms Act, 1960 Back




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