ANCIENT MONUMENTS PRESERVATION ACT, 1904


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND EXTENT View Judgements
  2 DEFINITIONS View Judgements
  3 PROTECTED MONNMCNTS View Judgements
  4 ACQUISITION OF RIGHTS IN OR GUARDIANSHIP OF AN ANCIENT MONUMENT View Judgements
  5 PRESERVATION OF ANCIENT MONUMENT BY AGREEMENT View Judgements
  6 OWNERS UNDER DISABILITY OR NOT IN POSSESSION. View Judgements
  7 ENFORCEMENT OF AGREEMENT View Judgements
  8 PURCHASERS AT CERTAIN SALES AND PERSONS CLAIMING THROUGH OWNER BOUND BY INSTRUMENT EXECUTED BY OWNER View Judgements
  9 APPLICATION OF ENDOWMENT TO REPAIR OF AN ANCIENT MONUMENT View Judgements
  10 COMPULSORY PURCHASE OF ANCIENT MONUMENT View Judgements
  10A POWER OF CENTRAL GOVERNMENT TO CONTROL MINING, ETC. NEAR ANCIENT MONUMENT View Judgements
  11 MAINTENANCE OF CERTAIN PROTECTED MONUMENTS View Judgements
  12 VOLUNTARY CONTRIBUTIONS View Judgements
  1 3 PROTECTION OF PLACE OF WORSHIP FROM MISUSE, POLLUTION OR DESECRATION. View Judgements
  14 RELINQUISHMENT OF GOVERNMENT RIGHTS IN A MONUMENT View Judgements
  15 RIGHT OF ACCESS TO CERTAIN PROTECTED MONUMENTS View Judgements
  16 PENALTIES View Judgements
  17 POWER TO CENTRAL GOVERNMENT TO CONTROL TRAFFICE IN ANTIQUITIES View Judgements
  18 POWER TO CENTRAL GOVERNMENT TO CONTROL MOVING OF SCULPTURES, CARVINGS OR LIKE OBJECTS View Judgements
  19 PURCHASE OF SCULPTURES, CARVINGS OR LIKE OBJECTS BY THE GOVERNMENT View Judgements
  20 POWER OF CENTRAL GOVERNMENT TO NOTIFY AREAS AS PROTECTED View Judgements
  20A POWER TO ENTER UPON AND MAKE EXCAVATIONS IN A PROTECTED AREA View Judgements
  20B POWER OF CENTRAL GOVERNMENT TO MAKE RULES REGULATING ARCHAEOLOGICAL EXCAVATION IN PROTECTED AREAS View Judgements
  20C POWER TO ACQUIRE A PROTECTED AREA View Judgements
  21 ASSESSMENT OF MARKET VALUE OR COMPENSATION. View Judgements
  22 JURISDICTION View Judgements
  23 POWER TO MAKE RULES View Judgements
  24 PROTECTION TO PUBLIC SERVANTS ACTING UNDER ACT View Judgements



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