Section 4   [ View Judgements ]

Amendment of section 13


In section 13 of the principal Act, after sub-section (5), the following sub-section shall be inserted, namely:-



"(5A) In determining the amount of compensation for any land acquired under section 9, any increase to the value of the other land of the person interested, likely to accrue from the use to which the land acquired will be put shall not be taken into consideration.".



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