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

Chapter III

Acquisition

6. Power to acquire land, etc.-

Where it appears to a metro railway administration that for the construction of any metro railway or any other work connected therewith-

(a) any land, building, street, road or passage, or

(b) any right of user, or any right in the nature of easement, therein,

is required for such construction or work, it shall apply to the Central Government in such form as may be prescribed for acquiring such land, building, street, road or passage or such right of user or easement.



Metro Railways (Construction of Works) Act, 1978 Back




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