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PREAMBLE


An Act to Remedy Certain Defects And Irregularities that have Come to Light in Respect of the Survey, Record-of-Rights and Settlement Operations Undertaken in the districts of Ganjam and Koraput and to Declare the said operations Valid

Whereas certain defects and irregularities have come to light in respect of the survey, preparation of record-of-rights and settlement of rent operations in the districts of Ganjam and Koraput raising doubts regarding the validity of the said operations; And whereas it is expedient to validate the said operations to the extent and in the manner hereinafter appearing; It is hereby enacted by the legislature of the State of Orissa in the Seventh Year of the Republic of India as follows: Statement of Objects and Reasons-In a recent decision of the Orissa High Court it was held that the Survey, Record-of-Rights and Settlement Operations which continued in progress since 1937 in Bodogodi estate in Ganjam district are invalid in view of some technical flaws in the notifications issued under the Madras Survey and Boundaries Act, 1943 and the Madras Estates Land Act, 1908. The aforesaid operations have-had almost reached a stage of completion and unless the alleged defects in the technicalities of procedure under the said Acts and Rules made thereunder are validated, considerable inconvenience and irreparable loss of both time and money will be caused to all concerned. This validating Bill is, therefore, intended to remedy the formal defects and irregularities that have come to light in respect of the said Survey, Record-of-Rights and Settlement Operations undertaken in the districts of Ganjam and Koraput and to declare the said operations valid.

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