AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 138

1.3. Action by the local authorities.-

Pavements and slums exist in big cities. Eviction of dwellers in these premises is normally ordered by local authorities, whether they are known by the name of Municipal Corporation, Municipal Committee, Municipal Council, Cantonment or by any other name. In this report, we propose to confine ourselves to the eviction of such persons by the local authorities. S

o far as eviction by the State Government is concerned, generally it takes place under the Public Premises (Eviction of Unauthorised Occupants) Act, either as enacted by the Centre or as enacted (by whatever name) by the State. Eviction ordered under such a law mostly relates to individual premises over which a private person is alleged to have established unauthorised or, illegal occupation and it does not raise questions of social justice of the dimensions that are met with where the actions of eviction is taken by the local authorities.



Legislative Protection for Slum and Pavement Dwellers Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys