for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




ANCIENT MONUMENTS AND ARCHAEOLOGICAL SITES AND REMAINS ACT, 1958


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  2A CONSTRUCTION OF REFERENCES TO ANY LAW NOT IN FORCE IN THE STATE OF JAMMU AND KASHMIR View Judgements
  3 CERTAIN ANCIENT MONUMENTS, ETC., DEEMED TO BE OF NATIONAL IMPORTANCE View Judgements
  4 POWER OF CENTRAL GOVERNMENT TO DECLARE ANCIENT MONUMENTS, ETC. TO BE OF NATIONAL IMPORTANCE View Judgements
  5 ACQUISITION OF RIGHTS IN A PROTECTED MONUMENT View Judgements
  6 PRESERVATION OF PROTECTED MONUMENT BY AGREEMENT View Judgements
  7 OWNERS UNDER DISABILITY OR NOT IN POSSESSION View Judgements
  8 APPLICATION OF ENDOWMENT TO REPAIR A PROTECTED MONUMENT View Judgements
  9 FAILURE OR REFUSAL TO ENTER INTO AN AGREEMENT View Judgements
  10 POWER TO MAKE ORDER PROHIBITING CONTRAVENTION OF AGREEMENT UNDER SECTION 6 View Judgements
  11 ENFORCEMENT OF AGREEMENT View Judgements
  12 PURCHASERS AT CERTAIN SALES AND PERSONS CLAIMING THROUGH OWNER BOUND BY INSTRUMENT EXECUTED BY OWNER View Judgements
  1 3 ACQUISITION OF PROTECTED MONUMENTS View Judgements
  14 MAINTENANCE OF CERTAIN PROTECTED MONUMENTS View Judgements
  15 VOLUNTARY CONTRIBUTIONS View Judgements
  16 PROTECTION OF PLACE OF WORSHIP FROM MISUSE, POLLUTION OR DESECRATION View Judgements
  17 RELINQUISHMENT OF GOVERNMENT RIGHTS IN A MONUMENT View Judgements
  18 RIGHT OF ACCESS TO PROTECTED MONUMENT View Judgements
  19 RESTRICTIONS ON ENJOYMENT OF PROPERTY RIGHTS IN PROTECTED AREAS View Judgements
  20 POWER TO ACQUIRE A PROTECTED AREA View Judgements
  21 EXCAVATIONS IN PROTECTED AREAS View Judgements
  22 EXCAVATIONS IN AREAS OTHER THAN PROTECTED AREAS View Judgements
  23 COMPULSORY PURCHASE OF ANTIQUITIES, ETC., DISCOVERED DURING EXCAVATION OPERATIONS View Judgements
  24 EXCAVATIONS ETC., FOR ARCHAEOLOGICAL PURPOSES View Judgements
  25 POWER OF CENTRAL GOVERNMENT TO CONTROL MOVING OF ANTIQUITIES View Judgements
  26 PURCHASE OF ANTIQUITIES BY CENTRAL GOVERNMENT View Judgements
  27 COMPENSATION FOR LOSS OR DAMAGE View Judgements
  28 ASSESSMENT OF MARKET VALUE OR COMPENSATION View Judgements
  29 DELEGATION OF POWERS View Judgements
  30 PENALTIES View Judgements
  31 JURISDICTION TO TRY OFFENCES View Judgements
  32 CERTAIN OFFENCES TO BE COGNIZABLE View Judgements
  33 SPECIAL PROVISION REGARDING FINE View Judgements
  34 RECOVERY OF AMOUNTS DUE TO THE GOVERNMENT View Judgements
  35 -n/a- View Judgements
  36 POWER TO CORRECT MISTAKES, ETC View Judgements
  37 PROTECTION OF ACTION TAKEN UNDER THE ACT View Judgements
  38 POWER TO MAKE RULES View Judgements
  39 REPEALS AND SAVING View Judgements



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