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Report No. 10

108. Sections 41-43.-

Sections 41-43 have been retained without any material change.

109. A new section1 has been added to the effect that where land is to be acquired for any person (not being a company) or authority, the provisions relating to acquisition of land for companies shall apply.

1. Section 30, App I.



Law of Acquisition and Requisitioning of Land Back




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