Orissa Estates Abolition Act, 1951


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : VESTING OF AN ESTATE IN THE STATE AND ITS CONSEQUENCES View Judgements
  3 Notification vesting an estate in the State View Judgements
  3A Vesting of intermediary interest [1] View Judgements
  3B Procedure subsequent to notification under Section 3-A View Judgements
  3C Application by intermediaries whose estates vested under Section 3 View Judgements
  4 Surrender of an estate by agreement [1] View Judgements
  5 Consequences of vesting of an estate in the State View Judgements
  6 Homesteads of Intermediaries and buildings together with lands on which such buildings stand in the possession of intermediaries and used as golas, factories or mills to be retained by them on payment of rent View Judgements
  7 Certain other lands in khas possession of intermediaries to be retained by them on payment of rent as raiyats having occupancy right View Judgements
  7A Settlement of land and building View Judgements
  8 Continuity of tenure of tenants View Judgements
  8A Filing of claims under Section 6, 7 and 8 and dispute relating thereto View Judgements
  8B Limitation for realization of rent for period prior to assessment View Judgements
  8C Application of Section [1] [6, 7, 7-A, 8-A and 8-B to Darmilla Inam View Judgements
  8D Constitution of Tribunals View Judgements
  8E Disposal of references View Judgements
  9 Appeal against Collector's order under Sections 5, 6 or 7 View Judgements
  10 Mines worked by the Intermediary View Judgements
  11 Subsisting leases of mines and minerals View Judgements
  12 Buildings and lands appurtenant to mines View Judgements
  13 Mines Tribunal View Judgements
  title CHAPTER II : MANAGEMENT OF ESTATES VESTED IN THE STATE View Judgements
  14 Constitution of Anchal Sasan View Judgements
  15 Omitted View Judgements
  16 Omitted View Judgements
  17 Omitted View Judgements
  title CHAPTER IV : PROVISIONS RELATING TO CERTAIN DEBTS OF INTERMEDIARY AND TO THE CLAIMS OF THE MAINTENANCE-HOLDER IN AN ESTATE View Judgements
  18 Time within which secured creditors and maintenance-holders may file claims View Judgements
  19 Creditor or maintenance View Judgements
  19A Intimation of the claims by the Claims Officer View Judgements
  20 Determination of amount due to creditor & maintenance-holder and the order or priority as between two or more creditors View Judgements
  20A Claims Officer to communicate award View Judgements
  21 Appeal against the decision of Claims Officer View Judgements
  22 Appellate authorities and procedure View Judgements
  title CHAPTER V : ASSESSMENT OF COMPENSATION View Judgements
  23 Appointment of Compensation Officer View Judgements
  24 Compensation to be determined for estate as a whole View Judgements
  25 Powers of Compensation Officer to disregard certain trusts View Judgements
  26 Previous Agricultural year and gross asset defined View Judgements
  27 Computation of net income View Judgements
  28 Rates of compensation View Judgements
  29 Provision of section 28 not to affect any agreement View Judgements
  30 Computation of compensation payable for mines and minerals View Judgements
  31 Preliminary publication of Compensation Assessment-roll View Judgements
  32 Appeal View Judgements
  32-A Second Appeal View Judgements
  32-B Revision View Judgements
  33 Final publication of the Compensation Assessment-roll View Judgements
  34 Certificate and presumption as to final publication of Compensation Assessment-roll View Judgements
  35 Correction by compensation Officer of bona fide mistakes View Judgements
  36 Determination of compensation for premature termination of lease of mines and minerals View Judgements
  title CHAPTER VI : PAYMENT OF COMPENSATION View Judgements
  37 Manner of payment of compensation View Judgements
  38 Interim payment of compensation View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  38A Review View Judgements
  38B Revision View Judgements
  9 Bar to jurisdiction of Civil Courts in certain matters View Judgements
  40 Delegation View Judgements
  41 Protection of action taken under this Act View Judgements
  42 Collector, Claims Officer and Compensation Officer to have powers of Civil Court and inquiry conducted by them to be deemed to be judicial proceeding View Judgements
  43 Power of Collector, Claims Officer and Compensation Officer to require production of documents, etc View Judgements
  44 Penalties View Judgements
  45 Certain educational or charitable institutions to be maintained by Government View Judgements
  46 Vesting of estates under management of Government View Judgements
  47 Power to make rules View Judgements
  48 Repeal View Judgements
  49 Saving in respect of certain right and pending proceedings View Judgements
  50 Power remove to difficulties View Judgements



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