Section 7   [ View Judgements ]

Insertion of new section 18A


After section 16 of the principal Act, the following section shall be inserted, namely:-



"18A.Payment to State Governments in lieu of royalty.- Notwithstanding anything contained in this Act, where any land or any rights in or over land belonging to a State Government (other than the rights under a mining lease granted or deemed to have been granted by the State Government to any person) vest in the Central Government under section 10 or in a Government Company under section 11, the Central Government or the Company, as the case may be, may pay to the State Government such sum of money as would have been payable as royalty by a lessee had such land or rights been under a mining lease granted by the State Government.".

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