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ANDHRA PRADESH (ANDHRA AREA) ESTATES LAND (REDUCTION OF RENT) ACT, 1947
 
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  INTRODUCTION 
  PREAMBLE 
 SHORT TITLE AND APPLICATION 
 APPOINTMENT OF SPECIAL OFFICER TO RECOMMEND RATES OF RENT IN ESTATES 
 POWER OF STATE GOVERNMENT TO REDUCE RATES OF RENT AFTER CONSIDERING SPECIAL OFFICER'S RECOMMENDATIONS 
 3A CANCELLATION OF ORDERS MADE UNDER SECTION 3(2) 
 3B CORRECTION OF ORDERS MADE UNDER SECTION 3(2) 
 3C POWER OF STATE GOVERNMENT TO ISSUE SUPPLEMENTAL, INCIDENTAL AND CONSEQUENTIAL ORDERS 
 RYOT TO PAY THE RENT FIXED BY STATE GOVERNMENT 
 STATE GOVERNMENT TO MAKE GOOD INCOME LOST BY RELIGIOUS, EDUCATIONAL OR CHARITABLE INSTITUTION 
 LESSEES OF RELIGIOUS, EDUCATIONAL OR CHARITABLE INSTITUTIONS NOT TO HAVE THEIR RENTS REDUCED 
 POWER TO MAKE RULES 
 VALIDITY OF CERTAIN ORDERS AND PROCEEDINGS NOT TO BE QUESTIONED 
 POWER TO REMOVE DIFFICULTIES. 
   


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