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

Report No. 10

113. Section 47.-

We have added a new sub-section to section 47, providing that the power conferred by the section shall not be in derogation of the power to take possession of requisitioned land under section 40 (2) of Appendix 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