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Report No. 138

19. Illegal occupation.-

It would appear that Central and State enactments relating to slum improvement and clearance do not give a conditional or unconditional right to alternative accommodation to those slum dwellers who have illegally occupied the premises in question. Such protection against eviction as is conferred by these enactments, is confined to "tenants", i.e. persons who are presumed to have some title to their present occupation of the premises by virtue of a lease.



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