Displaced Persons (Compensation and Rehabilitation) Act, 1954


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title View Judgements
  2 Definitions View Judgements
  3 Appointment of Chief Settlement Commissioner, etc. View Judgements
  4 Application for payment of compensation View Judgements
  5 Determination of public dues by Settlement Officers View Judgements
  6 Relief to certain banking companies View Judgements
  7 Determination of the amount of compensation View Judgements
  8 Form and manner of payment of compensation View Judgements
  8A 1 Payment compensation in cases of mortgaged properties View Judgements
  9 Payment of compensation in cases of disputes View Judgements
  10 Special procedure for payment of compensation in certain cases View Judgements
  11 Rehabilitation and other grants to displaced persons View Judgements
  12 Power to acquire evacuee property for rehabilitation of displaced persons View Judgements
  13 Compensation for evacuee property acquired under this Act View Judgements
  14 Compensation pool View Judgements
  15 Exemption of property in compensation pool from processes of courts View Judgements
  16 Management of compensation pool View Judgements
  17 Functions and duties of managing officers and managing corporations View Judgements
  18 Dissolution of Managing Corporation View Judgements
  19 Power to vary or cancel leases or allotment of any property acquired under this Act View Judgements
  20 Power to transfer property out of the compensation pool View Judgements
  20A 1 Utilisation of compensation pool in connection with restoration of evacuee property in certain cases View Judgements
  20B 1 Restrictions on restoration of certain property View Judgements
  21 1 Recovery of certain sums as arrears of and revenue View Judgements
  22 Appeals to the Settlement Commissioner View Judgements
  23 Appeals to the Chief Settlement Commissioner View Judgements
  24 Power of revision of the Chief Settlement Commissioner View Judgements
  25 Review and amendment of orders View Judgements
  26 Powers of officers appointed under this Act, etc View Judgements
  27 Finality of orders View Judgements
  28 . Power to transfer cases View Judgements
  29 Special protection from ejectment to certain classes of persons View Judgements
  30 Exemption from arrest View Judgements
  31 Advisory Board View Judgements
  32 Power to give directions View Judgements
  33 Certain residuary powers of Central Government View Judgements
  34 Delegation of powers View Judgements
  35 Penalty View Judgements
  36 Bar of jurisdiction View Judgements
  37 Officers appointed under the Act to be public servants View Judgements
  38 Protection of action taken in good faith View Judgements
  39 Validation of certain action taken before the commencement of the Act View Judgements
  40 Power to make rules View Judgements
  SCHEDULE I



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