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Section 3   [ View Judgements ]

Payment of land revenue and rent in instalment


Notwithstanding anything contained in any other law, and in the absence of any contract in writing to the contrary—

(i) all land revenue in respect of any land payable during the agricultural year specified in clause (a) of section 2 and all rent payable during the said year in respect of any land held for agricultural purposes shall—

(ii) if payable in cash, be paid in two instalments falling due on the fifteenth day of December and the first day of March respectively of the said year:

Provided that not less than one-third of such land revenue or such rent, as the case may be, shall be paid on or before the date on which the first instalment falls due;

(ii) if payable in kind otherwise than in produce be paid in one instalment falling due on the first day of March of the said year;

(iii) if payable in produce, be paid in one instalment falling due on the last day of the month immediately following the month during which the crop is harvested of the said year;

(2) on any default being made in payment of land revenue or rent on the date or dates specified in clause (1) such land revenue or rent or as the case may be, such portion thereof to which the default relates shall carry simple interest at the rate of six per centum per annum from the date of default.

Explanation— "Law" has the same meaning as in section 2; and "interest" where land revenue or rent is payable in kind means the interest reckoned on the basis of the prevailing market value.]

(Re-numbered by the Orissa Agricultural Year (Amendment) Act 1964 (Or. Act 16 of 1964), S. 3)

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