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Report No. 10

15. The Madras City Improvement Trust Act, 1950 (37 of 1950)

It applies the provisions of the Land Acquisition Act, 1894 with modifications. It constitutes a Tribunal for the determination of the dispute relating to compensation, and the various modifications in the sections, particularly in the principles relating to compensation, are contained in a Schedule attached to the Act.



Law of Acquisition and Requisitioning of Land Back




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