Orissa Land Reforms Act, 1960


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Act to override other laws View Judgements
  title CHAPTER II : RAIYATS AND TENANTS View Judgements
  4 Raiyats View Judgements
  5 Existing rights of raiyats not to be affected View Judgements
  6 Rights of raiyats and prohibition of letting View Judgements
  6A Section 6A View Judgements
  7 Non-transferability and saving of the rights and liabilities of tenants View Judgements
  8 Eviction of raiyats View Judgements
  8A Conversion of agricultural land for purposes other than agriculture View Judgements
  9 Dwelling houses of raiyats and tenants View Judgements
  10 Dwelling houses of agricultural labourers and artisans View Judgements
  11 Mode of transfer of holding of a raiyat View Judgements
  12 Decision of disputes among landlord and raiyats View Judgements
  13 Rent payable by tenant View Judgements
  14 Ground of eviction of tenant View Judgements
  15 Recovery of rent and dispute between landlord and raiyat or tenant View Judgements
  16 Dispute regarding identity of tenant View Judgements
  17 Grant of receipt to raiyat or tenant and penalty for non-compliance View Judgements
  18 Penalty on landlord for excess realisation or interference with tenant’s possession View Judgements
  19 Partition among co-sharer raiyats how to be effected View Judgements
  20 Lands lost by diluvion View Judgements
  21 Lands gained by gradual accretion View Judgements
  22 Restriction on alienation of land by Scheduled Tribes View Judgements
  22A Surrender or abandonment by raiyat or tenant View Judgements
  23 Effect of transfer in contravention of Section 22 View Judgements
  23A Eviction of person in unauthorized occupation of property View Judgements
  23B Burden of proof and amendment of Limitation Act, 1963 in its application to proceedings under section 23 View Judgements
  title CHAPTER III : RESUMPTION OF LAND FOR PERSONAL CULTIVATION View Judgements
  24 Resumption of tenanted lands View Judgements
  25 Extent of resumable lands View Judgements
  26 Rights of the landlord and the tenant to apply View Judgements
  27 Determination of resumable and non-resumable lands View Judgements
  28 Compensation for non-resumable lands View Judgements
  29 Certificate in respect of resumable and non-resumable lands View Judgements
  30 Tenant to become raiyat and recovery of compensation View Judgements
  31 Person entitled to receive compensation View Judgements
  32 Certificate to be conclusive proof View Judgements
  33 Rent of non-resumable land to whom payable View Judgements
  34 Tenant’s right to continue on resumable lands View Judgements
  34A Consequences of failure of landlord to apply under section 26 View Judgements
  35 Failure of both landlord and tenant to apply under Section 26 View Judgements
  35A Rights of tenant until conclusion of proceedings under this Chapter View Judgements
  36 Removal of doubts View Judgements
  36A Tenant to become raiyat in respect of the whole of the land in certain cases View Judgements
  36B Application of section 36A consequent upon amendment of the Act View Judgements
  36C Tenants inducted in contravention of Act to become raiyats View Judgements
  title CHAPTER IV : CEILING AND DISPOSAL OF SURPLUS LAND View Judgements
  37 Definitions View Judgements
  37A Ceiling Area View Judgements
  37B Persons not entitled to hold land in excess of ceiling area View Judgements
  38 Exemption from ceiling View Judgements
  39 Principles for determining the ceiling area View Judgements
  40 Prohibition of transfer and partition of land and restriction of suits for specific performance of contracts View Judgements
  40A Submission of returns View Judgements
  40B Submission of returns in special cases View Judgements
  41 Responsibility for submitting returns View Judgements
  42 Failure to submit return to entail forfeiture of claim View Judgements
  43 Preparation and publication of draft statement showing ceiling and surplus lands View Judgements
  44 Final statement of ceiling and surplus lands View Judgements
  44A Declaration under section 57-A to be produced before finalization of statement View Judgements
  45 Surplus lands to vest in Government View Judgements
  45A Delivery of possession of surplus lands View Judgements
  45B Lands escaping ceiling proceedings to vest alongwith surplus lands already vested View Judgements
  46 Assessment Roll to be prepared View Judgements
  47 Principles to determine ‘amount’ View Judgements
  48 Preparation and publication of Draft Assessment Roll View Judgements
  49 Final Assessment Roll View Judgements
  50 Payment of amount View Judgements
  51 Settlement of surplus lands View Judgements
  52 Ceiling on future acquisitions View Judgements
  title CHAPTER V : ADMINISTRATIVE MACHINERY FOR IMPLEMENTATION OF LAND REFORMS View Judgements
  53 Constitution of Land Commission View Judgements
  54 Function of Land Commission View Judgements
  55 Constitution of District Executive Committee and Local Committee View Judgements
  56 Functions of the District Executive Committee View Judgements
  56A Certificate of disability View Judgements
  56B Cancellation of Certificate of disability and its consequences View Judgements
  57 Procedure to be followed by Revenue Officers View Judgements
  57A Constitution of Tribunals and declaration of trust to be religious or charitable trust of a public nature View Judgements
  57B Reference of cases of certain privileged raiyats by the Collector View Judgements
  title CHAPTER VI : MISCELLANEOUS View Judgements
  58 Appeal View Judgements
  59 Revision View Judgements
  60 Review View Judgements
  61 Orders to be final View Judgements
  62 Court-fees View Judgements
  63 Limitation View Judgements
  64 Enquiries and proceedings to be judicial proceedings View Judgements
  65 Execution of orders View Judgements
  66 Fees of legal practitioners not to form part of cost View Judgements
  67 Bar of jurisdiction of Civil Courts View Judgements
  68 Penalties View Judgements
  69 Delegation of power View Judgements
  70 Indemnity View Judgements
  71 Executive instructions View Judgements
  72 Power to enter upon land View Judgements
  73 Act not to apply to certain lands View Judgements
  74 Repeal View Judgements
  75 Limitation View Judgements
  76 Power to remove doubts and difficulties View Judgements



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