Section 3   [ View Judgements ]

Amendment of Section 8.


In Section 8 of the principal Act, in sub¬-section (1),—



(1) in clause (a), for the expression "the Board: and", the expression "the Managing Director of the Board or any officer of the Board not below the rank of Executive Engineer authorized by the Government in this behalf; and" shall be substituted;



(2) for clause (b), the following clause shall be substituted, namely:—



"(b) in relation to the villages specified in the Schedule, the Collector of Kancheepuram district or Tiruvallur district, as the case may be, or any officer not below the rank of Zonal Deputy Tahsildar authorized by the Government in this behalf, within whose jurisdiction the village is situated".

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