for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Settlement of dispute


If there is any dispute as to the person or persons who shall be liable to pay the cost of construction or improvement of the embankment or as to the appointment of such expenses amongst those persons, such dispute shall be decided by the Collector.

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