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

58. Penalty for injuring boundary marks.-

Any person wilfully erasing, removing or injuring a boundary mark shall be liable to such penalty not exceeding fifty rupees as the competent authority may impose.



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 and driven by neosys