BOMBAY MERGED TERRITORIES MISCELLANEOUS ALIENATIONS ABOLITION ACT, 1955


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ACT NOT TO APPLY TO CERTAIN KINDS OF ALIENATIONS View Judgements
  4 ABOLITION OF ALIENATIONS AND RIGHTS AND INCIDENTS IN RESPECT THEREOF View Judgements
  5 LIABILITY OF ALIENATED LANDS TO PAYMENT OF LAND REVENUE View Judgements
  6 OCCUPANCY RIGHTS IN RESPECT OF ALIENATED LANDS HELD UNDER COMMUNITY SERVICE INAM View Judgements
  7 OCCUPANCY RIGHTS IN RESPECT OF LANDS HELD UNDER WATAN View Judgements
  8 WHAT PERSONS TO BE OCCUPANTS IN WANTS OR GIRAS View Judgements
  9 OCCUPANCY RIGHTS IN RESPECT OF ALIENATED LAND TO WHICH SECTION 6,7 OR 8 DOES NOT APPLY View Judgements
  10 EFFECT OF FAILURE TO PAY OCCUPANCY PRICE View Judgements
  11 ALL PUBLIC ROADS, ETC., SITUATE IN ALIENATED LAND TO VEST IN GOVERNMENT View Judgements
  12 RIGHTS TO TREES View Judgements
  13 RIGHT TO MINES OR MINERAL PRODUCTS View Judgements
  14 COMPENSATION IN RESPECT OF ALIENATION CONSISTING OF ASSIGNMENT OF LAND REVENUE View Judgements
  15 COMPENSATION IN RESPECT OF ALLOWANCE IN CASH OR KIND View Judgements
  16 COMPENSATION IN RESPECT OF PROPERTY REFERRED TO IN SECTION 11 View Judgements
  17 METHOD OF AWARDING COMPENSATION TO ALIENEE View Judgements
  18 METHOD OF AWARDING COMPENSATION FOR ABOLITION, ETC., OF RIGHTS OF OTHER PERSON IN PROPER View Judgements
  19 PROVISIONS OF LAND ACQUISITION ACT, 1894, APPLICABLE TO AWARDS View Judgements
  20 APPEAL AGAIN COLLECTOR'S AWARD View Judgements
  21 PROCEDURE BEFORE REVENUE TRIBUNAL View Judgements
  22 LIMITATION View Judgements
  23 COURT-FEES. VII OF 1870 View Judgements
  24 FINALITY OF AWARD AND DECISION OF REVENUE View Judgements
  25 INQUIRIES AND PROCEEDINGS TO BE JUDICIAL PROCEEDINGS View Judgements
  26 AMOUNT OF COMPENSATION TO BE PAYABLE IN TRANSFERABLE BONDS * [EXCEPT IN CERTAIN CASES]. View Judgements
  27 ALIENEES TO DELIVER RECORDS TO AUTHORIZED OFFICERS View Judgements
  28 PROVISIONS OF BOM. LXVII OF 1948 TO GOVERN THE RELATIONS OF LANDLORD AND TENANTS View Judgements
  29 RULES View Judgements
  30 SAVING View Judgements



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