Section 3   [ View Judgements ]

Mode of inquiry as to proportion chargeable to each estate


On the day fixed in the notice, which shall not be less than one month later than the date of service of such notice, the Collector shall proceed to make the necessary inquiry for the determination of the proportion to which the estates affected by the construction, extension or alteration of the embankment will be benefited thereby.

In making his inquiry he shall receive such evidence as may be tendered by or on behalf of the owners of estates which may appear likely to be benefited by the construction, extension or alteration of the embankment as aforesaid, and on behalf of any other persons who may claim to be interested in the said inquiry, and he may make or cause to be made such local investigation, and call for such documents, and examine such witnesses, as he may think necessary ; and all the provisions of the law, for the time being in force in regard to the examination of witnesses and production of documents in judicial proceedings, shall be applicable to inquiries conducted by the Collector under this Act.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon