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Report No. 138

15. Tamil Nadu Slum Areas (Improvement and Clearance) Act, 1971.-

The Tamil Nadu Act of 1971 relating to slums makes the following main provisions:-

(a) declaration by the State Government of slum areas under section 3;

(b) registration of buildings in slum areas under section 4, which must be read, with section 5, empowering the prescribed authority to direct that no person shall erect a building in a slum area without its previous permission;

(c) power of the prescribed authority to require execution of works of improvement in a slum area under section 6;

(d) power of the prescribed authority to order demolition of buildings unfit for human habitation under section 9;

(e) power of the Government to declare any slum area to be a slum clearance area under section 11;

(f) power of the prescribed authority to redevelope a slum area under section 15;

(g) transfer to previous occupants-section 16;

(h) power of the State Government to acquire land in a slum area for improvement etc. under section 17;

(i) prohibition against eviction of tenants in a slum area without the permission of the prescribed authority1 under section 29;

(j) restoration of possession of premises vacated by a tenant as provide2 in section 31;

(k) exemption of buildings belonging to Government or Slum Clearance Board or local authority from the prohibition against eviction of tenants- section 33.

1. Para. 17, infra.

2. Para. 16(b), infra.



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