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Report No. 174

4.5 From what period should the Act (when passed) be applicable? -

Opinion on this issue was clearly divided and only 11 respondents favoured giving retrospective effect, from 10 to 15 years prior to the passing of the Act; 14 were for providing protection to the purchasers who had bought the property in good faith; 12 respondents were in favour of not affecting the vested rights and some respondents did not answer the querry.



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