LAND ACQUISITION ACT, 1894


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 REPEALED View Judgements
  3 DEFINITIONS View Judgements
  4 PUBLICATION OF PRELIMINARY NOTIFICATION AND POWERS OF OFFICERS THEREUPON. View Judgements
  5 PAYMENT OF DAMAGE View Judgements
  5A HEARING OF OBJECTIONS View Judgements
  6 DECLARATION THAT LAND IS REQUIRED FOR A PUBLIC PURPOSE View Judgements
  7 AFTER DECLARATION, COLLECTOR TO TAKE ORDER FOR ACQUISITION View Judgements
  8 LAND TO BE MARKED OUT, MEASURED AND PLANNED View Judgements
  9 NOTICE TO PERSONS INTERESTED View Judgements
  10 POWER TO REQUIRE AND ENFORCE THE MAKING OF STATEMENTS AS TO NAMES AND INTERESTS View Judgements
  11 ENQUIRY AND AWARD BY COLLECTOR View Judgements
  11A [PERIOD WITHIN WHICH AN AWARD SHALL BE MADE View Judgements
  12 AWARD OF COLLECTOR WHEN TO BE FINAL View Judgements
  13 ADJOURNMENT OF ENQUIRY View Judgements
  13A [CORRECTION OF CLERICAL ERRORS, ETC View Judgements
  14 POWER TO SUMMON AND ENFORCE ATTENDANCE OF WITNESSES AND PRODUCTION OF DOCUMENTS View Judgements
  15 MATTERS TO BE CONSIDERED AND NEGLECTED View Judgements
  15A POWER TO CALL FOR RECORDS, ETC View Judgements
  16 POWER TO TAKE POSSESSION View Judgements
  17 SPECIAL POWERS IN CASES OF URGENCY View Judgements
  18 REFERENCE TO COURT View Judgements
  19 COLLECTOR'S STATEMENT TO THE COURT View Judgements
  20 SERVICE OF NOTICE View Judgements
  21 RESTRICTION ON SCOPE OF PROCEEDINGS View Judgements
  22 PROCEEDINGS TO BE IN OPEN COURT View Judgements
  23 MATTERS TO BE CONSIDERED IN DETERMINING COMPENSATION View Judgements
  24 MATTERS TO BE NEGLECTED IN DETERMINING COMPENSATION View Judgements
  25 AMOUNT OF COMPENSATION AWARDED BY COURT NOT TO BE LOWER THAN THE AMOUNT AWARDED BY THE COLLECTOR View Judgements
  26 FORM OF AWARDS View Judgements
  27 COSTS View Judgements
  28 COLLECTOR MAY BE DIRECTED TO PAY INTEREST ON EXCESS COMPENSATION View Judgements
  28A [RE-DETERMINATION OF THE AMOUNT OF COMPENSATION ON THE BASIS OF THE AWARD OF THE COURT View Judgements
  29 PARTICULARS OF APPORTIONMENT TO BE SPECIFIED View Judgements
  30 DISPUTE AS TO APPORTIONMENT View Judgements
  31 PAYMENT OF COMPENSATION OR DEPOSIT OF SAME IN COURT View Judgements
  32 INVESTMENT OF MONEY DEPOSITED IN RESPECT OF LANDS BELONGING TO PERSONS INCOMPETENT TO ALIENATE View Judgements
  33 INVESTMENT OF MONEY DEPOSITED IN OTHER CASES View Judgements
  34 PAYMENT OF INTEREST View Judgements
  35 TEMPORARY OCCUPATION OF WASTE OR ARABLE LAND. PROCEDURE WHEN DIFFERENCE AS TO COMPENSATION EXISTS View Judgements
  36 POWER TO ENTER AND TAKE POSSESSION, AND COMPENSATION ON RESTORATION View Judgements
  37 DIFFERENCE AS TO CONDITION OF LAND View Judgements
  38 COMPANY MAY BE AUTHORISED TO ENTER AND SURVEY View Judgements
  38A INDUSTRIAL CONCERN TO BE DEEMED COMPANY FOR CERTAIN PURPOSES View Judgements
  39 PREVIOUS CONSENT OF APPROPRIATE GOVERNMENT AND EXECUTION OF AGREEMENT NECESSARY View Judgements
  40 PREVIOUS ENQUIRY View Judgements
  41 AGREEMENT WITH APPROPRIATE GOVERNMENT View Judgements
  42 PUBLICATION OF AGREEMENT View Judgements
  43 SECTIONS 39 TO 42 NOT TO APPLY WHERE GOVERNMENT BOUND BY AGREEMENT TO PROVIDE LAND FOR COMPANIES View Judgements
  44 HOW AGREEMENT WITH RAILWAY COMPANY MAY BE PROVED View Judgements
  44A RESTRICTION ON TRANSFER, ETC View Judgements
  44B LAND NOT TO BE ACQUIRED UNDER THIS PART EXCEPT FOR CERTAIN PURPOSE FOR PRIVATE COMPANIES OTHER THAN GOVERNMENT COMPANIES View Judgements
  45 SERVICE OF NOTICES View Judgements
  46 PENALTY FOR OBSTRUCTING ACQUISITION OF LAND View Judgements
  47 MAGISTRATE TO ENFORCE SURRENDER View Judgements
  48 COMPLETION OF ACQUISITION NOT COMPULSORY, BUT COMPENSATION TO BE AWARDED WHEN NOT COMPLETED View Judgements
  49 ACQUISITION OF PART OF HOUSE OR BUILDING View Judgements
  50 ACQUISITION OF LAND AT COST OF A LOCAL AUTHORITY OR COMPANY View Judgements
  51 EXEMPTION FROM STAMP DUTY AND FEES View Judgements
  51A ACCEPTANCE OF CERTIFIED COPY AS EVIDENCE View Judgements
  52 NOTICE IN CASE OF SUITS FOR ANYTHING DONE IN PURSUANCE OF ACT View Judgements
  53 CODE OF CIVIL PROCEDURE TO APPLY TO PROCEEDINGS BEFORE COURT View Judgements
  54 APPEALS IN PROCEEDINGS BEFORE COURT View Judgements
  55 POWER TO MAKE RULES View Judgements



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