Section 5   [ View Judgements ]

Expenses included in cost of acquiring land


There shall be included in the expense of acquiring the land so to be distributed amongst the persons benefited not only the compensation awarded to the owner of the land taken, including interest at the rate of six per centum per annum from the time when the land was taken, but also the cost of surveys and plans of notices, of the said inquiry and award, and all other costs, charges and expenses incidental to obtaining possession of such land.

The amount so awarded shall and may be recovered from the person so required to pay the same in the same way by the same means as arrears of Government revenue.

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