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

Report No. 10

72. Section 9.-

The provisions of section 9 have been reproduced1 with modifications. The notice should be served in such time as to give at least 15 days to the persons to appear and state their claims in regard to their respective interests before the Collector.

1. Section 10, App I.



Law of Acquisition and Requisitioning of Land Back




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