BOMBAY MERGED TERRITORIES AND AREAS (JAGIRS ABOLITION) ACT, 1953


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ABOLITION OF JAGIRS View Judgements
  4 LIABILITY OF JAGIR VILLAGES FOR PAYMENT OF LAND REVENUE View Judgements
  5 WHAT PERSONS TO BE OCCUPANTS View Judgements
  6 WHAT PERSONS TO BE OCCUPANTS IN LIFE-TIME JIWAI JAGIR View Judgements
  7 RATES OF ASSESSMENT View Judgements
  8 ALL PUBLIC ROADS, ETC., SITUATE IN JAGIR VILLAGES TO VEST IN GOVERNMENT View Judgements
  9 RIGHT TO TREES View Judgements
  10 RIGHT TO MINES OR MINERAL PRODUCTS View Judgements
  11 COMPENSATION TO JAGIRDAR View Judgements
  12 COMPENSATION TO LIFE-TIME JIWAI JAGIRDARS View Judgements
  13 METHOD OF AWARDING COMPENSATION TO JAGIRDARS View Judgements
  14 METHOD OF AWARDING COMPENSATION FOR ABOLITION, ETC. OF RIGHTS OF OTHER PERSON IN PROPERTY View Judgements
  15 PROVISION OF LAND ACQUISITION ACT, 1894, APPLICABLE TO AWARD View Judgements
  16 APPEAL AGAINST COLLECTOR'S AWARD View Judgements
  17 PROCEDURE BEFORE REVENUE TRIBUNAL View Judgements
  18 LIMITATION View Judgements
  19 COURT FEES View Judgements
  20 FINALITY OF AWARD AND DECISION OF REVENUE TRIBUNAL View Judgements
  21 INQUIRIES AND PROCEEDINGS TO BE JUDICIAL PROCEEDINGS View Judgements
  22 AMOUNT OF COMPENSATION TO BE PAYABLE IN TRANSFERABLE BONDS View Judgements
  23 JAGIRDARS TO DELIVER RECORDS TO AUTHORISED OFFICERS View Judgements
  23A LIABILITY OF A JAGIRDAR OR CADET TO PAY TO GOVERNMENT AMOUNTS RECOVERED OR RECEIVED BY HIM FROM PERMANENT HOLDERS ETC., IN CERTAIN CASES AND DETERMINATION OF SUCH AMOUNT View Judgements
  24 PROVISIONS OF BOM. LXVII OF 1948 TO GOVERN THE RELATION OF LANDLORD AND TENANTS View Judgements
  25 RULES View Judgements
  26 SAVINGS View Judgements



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