Section 5   [ View Judgements ]

Mode of dealing with applications for loans


When an application for a loan is made under this Act, the officer to whom the application is made may , if it is in his opinion expedient that public notice be given of the Application, publish a notice, in such manner as the State Government may, from time to time, direct, calling upon all persons objecting to the loan to appear before him at a time and place fixed therein and submit their objections.



(2) The officer shall consider every objection submitted under sub-section (1), and make an order in writing either admitting or overruling it:



Provided that, when the question raised by an objection is, in the opinion of the officer, one of such a nature that it cannot be satisfactorily decided except be a Civil Court, he shall postpone his proceedings on the application until the question has been so decided.

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