Administration of Evacuee Property Act, 1950


Section
Section Title
  INTRODUCTION
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 References to enactments not in force in Part B States View Judgements
  4 Act to override other laws View Judgements
  5 Appointment of Custodian-General, Deputy Custodian-General etc View Judgements
  6 Appointment of Custodians, etc. View Judgements
  7 Notifications of evacuee property View Judgements
  7-A Property not to be declared evacuee property on or after 7th May 1954 View Judgements
  8 Vesting of evacuee property in the Custodian View Judgements
  9 Power of Custodian to take possession of evacuee property vested in him View Judgements
  10 Powers and duties of the Custodian generally View Judgements
  10-A Power to recover rent or damages in respect of evacuee property vested in the Custodian View Judgements
  11 Special provisions with respect to certain trust properties View Judgements
  12 Power to vary or cancel leases or allotments of evacuee property View Judgements
  12-A Special provisions with respect to transfer of tenancy rights of evacuees View Judgements
  13 Payments to Custodian to be valid discharge View Judgements
  14 Recouping of expenditure by Custodian View Judgements
  15 Maintenance of accounts by Custodian View Judgements
  16 Restoration of evacuee property View Judgements
  17 Exemption of evacuee property from processes of Court, etc View Judgements
  18 Occupancy or tenancy rights not to be extinguished View Judgements
  19-23 repealed View Judgements
  24 Appeals from orders under sub-section. 7, 40 and 48 View Judgements
  25 Appeals from other orders View Judgements
  26 Powers of review or revision of Custodian etc. View Judgements
  27 Powers of revision of Custodian-General View Judgements
  28 Finality of orders under this Chapter View Judgements
  29 Penalty for failure to surrender possession of evacuee property View Judgements
  30 Penalty for wrongfully paying or receiving rents, etc. View Judgements
  31 Penalty for concealing evacuee property View Judgements
  32 Penalty for causing damage to evacuee property View Judgements
  33 Penalty for false declaration in certain cases View Judgements
  34 Penalty for offences not expressly provided for View Judgements
  35 Penalty for offences committed by companies View Judgements
  36 Penalty for abetment View Judgements
  37 Offences to be cognisable View Judgements
  38 Procedure for prosecution View Judgements
  39 Offences may be tried summarily View Judgements
  40 Validity of transfers respecting property subsequently declared to be evacuee property View Judgements
  41 Transactions relating to evacuee property, void in certain circumstances View Judgements
  42 Power to call for information View Judgements
  43 Vesting of property in Custodian not affected by death of evacuee, etc. View Judgements
  44 Certain officers to be public servants View Judgements
  45 Powers of the Custodian while holding inquiry View Judgements
  46 Jurisdiction of civil courts barred in certain matters View Judgements
  47 Protection of action taken in good faith View Judgements
  48 Recovery of certain sums as arrears of land revenue View Judgements
  49 Record to be public documents View Judgements
  50 Notice of suit to the Custodian View Judgements
  51 Fees payable to the Custodian View Judgements
  52 Power to exempt View Judgements
  53 Power to give directions View Judgements
  54 Power of Central Government to take action with regard to evacuee property View Judgements
  55 Delegation of powers View Judgements
  56 Power to make rules View Judgements
  57 Temporary amendment of Section 54 of the Indian Income-Tax, Act, 1922 View Judgements
  58 Repeals and savings View Judgements



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