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Report No. 10

121. Section 53.-

Section 53 has been retained with verbal changes.

122. We have added a new section1 laying down the procedure to be followed in cases of references other than those under sub-section (3) of section 12 or sub­section (1) of section 45 of Appendix I.

1. Section 57, App I.



Law of Acquisition and Requisitioning of Land Back




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