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Report No. 138

5. Andhra Pradesh Act.-

The Andhra Pradesh Slum Improvement (Acquisition of Land) Act (33 of 1956) provides for the clearance of slum areas in the State. Section 3 gives power to the State to acquire land when the State Government is satisfied that any area is, or may be, a source of danger to the public health, safety or convenience of the inhabitants by reason of the area being low lying, insanitary etc. The area so declared becomes a "slum area", as defined within the meaning of section 2(f) of the Andhra Pradesh Act Acquisition of land in such area is subject to compensation. The Act makes certain other connected provisions.



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