for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Validating survey operations undertaken prior to the commencement of this Act


Notwithstanding anything contained in the Madras Survey and Boundaries Act, 1923 (Mad. Act VIII of 1923) or the Madras Estates Land Act, 1908 (Mad. Act 1 of 1908) or the rules made under any of the said enactments or in any other law or any judgment decree or order of any Court all operations for the purposes; of or in relation to the survey preparation of record-of-rights or settlement of rent in the districts of Ganjam and Koraput after the year 1937 and prior to the commencement of this Act undertaken or conducted by or under the orders of the Collector appointed under the Madras Estates Land Act. 1908 (Mad. Act I of 1908) or, as the case may be, by or under the orders of the Survey Officer in pursuance of the Madras Survey and Boundaries Act. 1923 (Mad. Act VIII of 1923) or purporting to have been so undertaken or conducted shall be deemed to be lawful and valid and shall have force and effect to all intents and purposes and as fully and effectively as if

(i) the said Collector had been appointed as a Survey Officer under the provisions of the Madras Survey and Boundaries Act. 1923 (Mad. Act VIII of 1923) and the said operations had been conducted in accordance with the provisions of the Madras Estates Land Act, 1908 (Mad. Act 1 of 1908);

(ii) all notifications issued forms used notices served orders passed, decisions made, proceedings or actions taken or things done in course of or incidental to such operations or purporting to have been so issued, served passed made taken or done had been free from all defects and irregularities and had been validly issued used, served passed, made taken or done; and

(iii) the omission to issue any notification, use any prescribed form specify any particulars in any such form or notification; make, any report of the completion of any survey to any specified person or authority or follow the procedure in respect of service of notices or the publication of notifications required to be issued used specified, made or followed by or under the aforesaid enactments had never occurred.

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