Section 4   [ View Judgements ]

No mining lease to be valid unless it is in accordance with this Act


(1) No mining lease shall be granted after the commencement [1] of this act otherwise than in accordance with the rules made under this Act.



(2) Any mining lease granted contrary to the provisions of Sub-section (1) shall be void and of no effect.

FOOTNOTES:

1. That is 25-10-1949.

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