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The Tripura Land Revenue and Land Reforms Act, 1960

Act No. 43 of 1960

[21st September, 1960.]

An Act to consolidate and amend the law relating to land revenue in the Union territory of Tripura and to provide for the acquisition of estates and for certain other measures of land reform.

BE it enacted by Parliament in the Eleventh Year of the Republic of India as follows:-



Tripura Land Revenue and Land Reforms Act, 1960 Back




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