Section 8   [ View Judgements ]

Order granting loan conclusive on certain points


A written order under the hand of an officer empowered to make loans under this Act granting a loan to, or with the consent of, a person mentioned therein, for the purpose of carrying out a work described therein, for the benefit of land specified therein, shall for the purposes of this Act, be conclusive evidence-



(a)that the work described is an improvement within the meaning of this Act;



(b) that the person mentioned had at the date of the order a right to make such an improvement; and



(c) that the improvement is one benefiting the land specified.



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