Delhi Land Revenue Act, 1954


Section
Section Title
  Introduction
  Preamble
  1 Short, extent and commencement. View Judgements
  2 Repeal and savings. View Judgements
  3 Definitions. View Judgements
  4 Controlling powers of Chief Commissioner. View Judgements
  5 Appointment of Additional Collectors. View Judgements
  6 Powers and duties of an Additional Collector. View Judgements
  7 Assistant Collector or Revenue Assistant. View Judgements
  8 Tahsildars and Naib-Tahsildars. View Judgements
  9 Subordination of Revenue Officers. View Judgements
  10 Ceration or alteration of the limits of Tahsil and Sub-Division. View Judgements
  11 Deputy Commissioner in case of temporary vacancy. View Judgements
  12 Power of form and alter Patwaris' halkas. View Judgements
  13 Appointment etc. of Patwaris. View Judgements
  14 Appointment of Kanungos. View Judgements
  15 Patwaris and Kanungos to be public servants, and their records public records. View Judgements
  16 Maintenance of map and field book. View Judgements
  17 Obligations of Bhumidhars and Gaon Sabha as to boundary marks. View Judgements
  18 Penalty for injury to, or removal of marks. View Judgements
  19 List of villages. View Judgements
  20 Record of rights. View Judgements
  21 The Annual Register. View Judgements
  22 Report of succession or transfer or possession. View Judgements
  23 Procedure on report. View Judgements
  24 Powers to prescribe fees for mutation. View Judgements
  25 Fine for neglect to report. View Judgements
  26 Correction of mistake of error in Annual Register. View Judgements
  27 Settlement of disputes as to entries in Annual Register. View Judgements
  28 Settlement of boundary disputes. View Judgements
  29 Procedure when rent or revenue payable is disputed. View Judgements
  30 Entries in the Annual Register to be presumed to be true. View Judgements
  31 Obligation to furnish information necessary for the preparation of records. View Judgements
  32 Inspection of records. View Judgements
  33 Notification of record operations and its effect. View Judgements
  34 Record Officers. View Judgements
  35 Powers of Record Officer as to erection of boundary marks. View Judgements
  36 Decision of disputes. View Judgements
  37 Records to be prepared in re-survey. View Judgements
  38 Preparation of new record-of-rights. View Judgements
  39 Attestation of entries and decision of disputes. View Judgements
  40 Particulars to be stated in the list of tenure and sub-tenure holders. View Judgements
  41 Presumption as to entries. View Judgements
  42 Place of holding Court. View Judgements
  43 Power to enter upon and survey land. View Judgements
  44 Power of Chief Commissioner to transfer cases. View Judgements
  45 Power to transfer cases to and from subordinates. View Judgements
  46 Consolidation of cases. View Judgements
  47 Power to summon persons to give evidence and produce documents. View Judgements
  48 Procedure in case of non-compliance with summons. View Judgements
  49 Summons to be in writing, signed and sealed. View Judgements
  50 Mode of serving notices. View Judgements
  51 Mode of issuing proclamation. View Judgements
  52 Notice and proclamation not void for error. View Judgements
  53 Procedure for procuring attendance of witnesses. View Judgements
  54 Hearing in absence of party. View Judgements
  55 No appeal from orders passed ex parte or by default. Re-hearing on proof of good clause for non-appearance. View Judgements
  56 Correction of error or omission. View Judgements
  57 Power to refer disputes to arbitration. View Judgements
  58 Procedure in cases referred to arbitration. View Judgements
  59 Application to set aside award. View Judgements
  60 Decision according to a ward. View Judgements
  61 Bar to appeal and suit in Civil Court. View Judgements
  62 Recovery of fines and costs. View Judgements
  63 Delivery of possession of immovable property. View Judgements
  64 Courts to which appeals lie. View Judgements
  65 First appeal. View Judgements
  66 Second appeal. View Judgements
  67 Limitation for appeals. View Judgements
  68 Appeal against order admitting an appeal. View Judgements
  69 Powers of Appellate Court. View Judgements
  70 Power to suspend execution of order of Lower Court. View Judgements
  71 Power of Deputy Commissioner, etc., to call for records and proceedings and reference to the Chief Commissioner. View Judgements
  72 Power of Chief Commissioner to call for files of subordinate officers and to revise orders. View Judgements
  73 Power of Chief Commissioner to review and alter his order and decrees. View Judgements
  74 Conferring of powers. View Judgements
  75 Powers of officer promoted to a higher office in the Union territory. View Judgements
  76 Investment of Additional Collector with powers of Deputy Commissioner. View Judgements
  77 Conferring of powers on Tahsildars and Naib-Tahsildars. View Judgements
  78 Deputy Commissioner to have all powers of an Assistant Collector. View Judgements
  79 Powers of a Revenue Assistant. View Judgements
  80 Powers of Assistant Collector of first class, other than a Revenue Assistant. View Judgements
  81 Powers of Assistant Collector of second class. View Judgements
  82 Powers of Assistant Record Officers. View Judgements
  83 Matters excepted from cognizance of Civil Courts. View Judgements
  84 Powers of the Chief Commissioner to make rules. View Judgements
  85 Interpretation. View Judgements



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