Section 3   [ View Judgements ]

Collector defined


In this Act, "Collector" [1] means the Collector of land-revenue of a district, or the Deputy Commissioner, or any officer empowered by the State Government by name or by virtue of his office to discharge the functions of a Collector under this Act.

FOOTNOTES:

1. Cf.the definition in Section 3(10) of the General Clauses Act, 1897 (10 of 1897).



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