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Report No. 182

2. Amendment of Section 6. -

In section 6 of the Land Acquisition Act, 1894 (hereinafter called the principal Act), after sub-section (1),the following sub-section shall be inserted, namely:-

" (1A) Where any action or proceeding taken in pursuance of the notification issued under section 4, sub-section (1) or any declaration made under sub-section (1) within the period of one year referred to in clause (ii) of the first proviso to sub-section (1), is set aside or quashed by a court on or after the commencement of the Land 18 Acquisition (Amendment) Act, 2002, a declaration may be made under sub-section (1) within one hundred and eighty days from the date of the judgment of the court if the remaining period available under clause (ii) of the first proviso after the date of the judgment is less than one hundred and eighty days:

Provided that where the remaining period is more than one hundred and eighty days, then a declaration under sub-section (1) may be made within that period.



Amendment of Section 6 of the Land Acquisition Act, 1894 Back




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