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122. Under-raiyat may remove building, works, etc., not deemed improvements.-

An under-raiyat against whom an order of eviction has been passed, shall be entitled to remove within such time as is deemed reasonable by the competent authority any work of improvement which can be severed from the land and which the under-raiyat desires to remove, or any building or construction or work (which is not an improvement) in respect of which the raiyat is not willing to pay the compensation.



Tripura Land Revenue and Land Reforms Act, 1960 Back




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