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

Report No. 10

75. Section 14.-

Section 14 dealing with the power to summon witnesses etc. has been omitted in view of the fact that we have adopted the corresponding provision in section 12 of the Requisitioning and Acquisition of Immovable Property Act, 1952, which is more comprehensive.



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