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187. Special provision regarding Scheduled Tribes.-

No transfer of land by a person who is a member of the Scheduled Tribes shall be valid unless-

(a) the transfer is to another member of the Scheduled Tribes; or

(b) where the transfer is to a person who is not a member of any such tribe, it is made with the previous permission in writing of the Collector; or

(c) the transfer is by way of mortgage to a co-operative society.



Tripura Land Revenue and Land Reforms Act, 1960 Back




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