BOMBAY LAND REQUISITION ACT, 1948


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 EXTENT AND LOCATION View Judgements
  3 DURATION View Judgements
  4 DEFINITIONS View Judgements
  5 REQUISITION OF LAND View Judgements
  6 REQUISITION OF VACANT PREMISES View Judgements
  7 CONTINUANCE OF REQUISITION View Judgements
  7A CONTINUANCE OF REQUISITION MADE UNDER THE DEFENCE OF INDIA ACT View Judgements
  8 PAYMENT OF COMPENSATION View Judgements
  8A LANDLORD 'S TO EXECUTE NECESSARY REPAIRS View Judgements
  8AA APPLICATION OF SECTION 499 OF BOM III OF 1888 TO REQUISTIONED PREMISES View Judgements
  8B APPOINTMENT OF COMPETENT AUTHORITY View Judgements
  8C POWERS OF COMPETENT AUTHORITY TO View Judgements
  8D APPEALS AGAINST ORDERS OF COMPETENT AUTHORITY View Judgements
  8E ALLOTMENT OF REQUISITIONED LAND OR PREMISES DEEMED TO BE A LICENCE AND DUES RECOVERABLE AS ARREARS OF LAND REVENUE View Judgements
  8F BAR OF JURISDICTION View Judgements
  9 RELEASE FROM REQUISITION View Judgements
  9A IF APPLICATION FOR DETERMINATION OF COMPENSATION NOT MADE IN TIME COMPENSATION TO BE DETERMINED EXPARTE View Judgements
  10 POWERS OF INQUIRY View Judgements
  11 POWERS TO TAKE POSSESSION View Judgements
  12 POWER TO OBTAIN INFORMATION View Judgements
  13 PUBLICATION AND SERVICE OF ORDERS View Judgements
  14 POWER TO ENTER AND INSPECT LAND View Judgements
  15 DELEGATION OF FUNCTIONS View Judgements
  16 EXEMPTION View Judgements
  17 PROTECTION OF ACTION TAKEN UNDER ACT View Judgements
  18 OFFICERS 10 BE DEEMED PUBLIC SERVANTS View Judgements
  19 POWER TO MAKE RULES View Judgements
  20 REPEAL View Judgements
  20A REPEAL OF C.P.AND BERAR I XIII OF 1948 AND SAVING View Judgements
  20B OTHER LAWS RELATING TO ACQUISITION AND REQUISITIONING OF PROPERTY TO CONTINUE View Judgements
  21 VALIDATION OF REQUISITION ORDERS View Judgements
  22 CERTAIN ORDER NOT TO BE INVALID ON GROUND OF" ABSENCE OF DECLARATION BOM View Judgements
  23 SAVING View Judgements



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