Section 3   [ View Judgements ]

Amendment of section 8


In section 9 of the principal Act,



(a) in sub-section (1),



(i) after the words "made by it to that effect", the following shall be inserted, namely: -



", and different declarations may be made from time to time in respect of different parcels of any land, or of rights in or over such land, covered by the same notification under sub-section 91) of section 7, irrespective of whether one report or different reports has or have been made (wherever required) under sub-section (2) of section 8";



(ii) for the words "Provided that, where the declaration", the following shall be substituted, namely:-



"Provided that no declaration in respect of any particular land, or rights in or over such land, covered by a notification under sub-section (1) of section 7, issued after the commencement of the Coal Bearing Area (Acquisition and Development) Amendment and Validation Act, 1971, shall be made after the expiry of three years from the date of the said notification:



Provided further that, where a declaration";



(b) in sub-section (2), for the words "The declaration", the words "Every declaration" shall be substituted.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon