MAHARASHTRA MISCELLANEOUS ALIENATIONS (IN HYDRABAD ENCLAVES) ABOLITION ACT, 1965


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ACT NOT TO APPLY TO CERTAIN KINDS OF ALIENATIONS View Judgements
  4 POWER OF COLLECTOR TO DECIDE CERTAIN QUESTIONS View Judgements
  5 ABOLITION OF ALIENATION AND RIGHTS AND INCIDENTS IN RESPECT THEREOF View Judgements
  6 LIABILITY OF ALIENATED LANDS TO PAYMENT OF LAND REVENUE View Judgements
  7 RE-GRANT OF LAND FORMING PART OF COMMUNITY SERVICE INAM OR WATAN View Judgements
  8 CONFERMENT OF OCCUPANCY RIGHTS IN ALIENATED LAND TO WHICH PROVISIONS OF SECTION 7 OR 9 DO NOT APPLY View Judgements
  9 DISPOSAL OF COMMUNITY SERVICE INAM LAND OR WATAN LAND IN POSSESSION OF UNAUTHORISED HOLDER View Judgements
  10 RE-GRANT OF LAND SUBJECT TO MAHARASHTRA ACT XXVII OF 1961 View Judgements
  11 ALL PUBLIC ROADS, ETC., SITUATE IN INARN LANDS TO VEST IN GOVERNMENT View Judgements
  12 RIGHTS TO TREES View Judgements
  13 COMPENSATION IN RESPECT OF ALIENATION CONSISTING OF ASSIGNMENT OF LAND REVENUE View Judgements
  14 COMPENSATION TO WATANDAR FOR ABOLITION OF RIGHT OF SERVICE View Judgements
  15 COMPENSATION TO ALIENEES FOR EXTINGUISHMENT OF RIGHTS IN PROPERTIES REFERRED TO IN SECTION 11 View Judgements
  16 METHOD OF AWARDING COMPENSATION TO ALIENEE View Judgements
  17 METHOD OF AWARDING COMPENSATION FOR ABOLITION, ETC., OF RIGHTS OF OTHER PERSON IN PROPERTY View Judgements
  18 PROVISIONS OF LAND ACQUISITION ACT, APPLICABLE TO THE FORM OF AWARD AND PREVIOUS APPROVAL REQUIRED IN CERTAIN CASES View Judgements
  19 APPEAL AGAINST AWARD OF COLLECTOR View Judgements
  20 PROCEDURE BEFORE REVENUE TRIBUNAL View Judgements
  21 LIMITATION View Judgements
  22 COURT-FEES View Judgements
  23 FINALITY OF AWARD AND DECISION OF REVENUE TRIBUNAL View Judgements
  24 INQUIRIES AND PROCEEDINGS TO BE JUDICIAL PROCEEDINGS View Judgements
  25 COMPENSATION TO BE PAID IN CASH View Judgements
  26 AMOUNTS OF ARREARS OF LAND REVENUE ETC. TO BE DEDUCTED FROM THE AMOUNT OF COMPENSATION View Judgements
  27 APPLICATION OF BOM. LXVII OF 1948 TO LEASES OF ALIENATED LAND View Judgements
  28 SPECIAL RULE OF SUCCESSION TO BE VOID View Judgements
  29 DELEGATION OF POWERS. View Judgements
  30 RULES View Judgements
  31 SAVINGS View Judgements



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