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

28. Survey numbers and villages.-

Subject to the rules made in this behalf under this Act, the survey officer may-

(a) divide the lands to which the revenue survey extends into villages and the villages into plots and survey numbers; and

(b) recognise the existing villages and survey numbers, reconstitute them or form new survey numbers.



Tripura 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