Orissa Prevention of Land Encroachment Act, 1972


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title, extent and commencement View Judgements
  2 Property of Government View Judgements
  3 Definitions-In this Act, unless the context otherwise requires View Judgements
  4 Levy of assessment on land unauthorisedly occupied View Judgements
  5 Decision as to the amount of assessment shall not be challenged in any Civil Court View Judgements
  6 Liability of person unauthorisedly occupying lands to penalty View Judgements
  6A Reduction and remission of assessment and penalty View Judgements
  7 Summary eviction, forfeitures and fines View Judgements
  8 Stay of construction View Judgements
  8A Settlement of land in cases of encroachment for more than thirty years View Judgements
  9 Prior notice to person in unauthorised occupation View Judgements
  10 Power to make rules View Judgements
  11 Recovery of assessment and penalty as a public demand View Judgements
  12 Appeal and revision View Judgements
  13 Limitation View Judgements
  14 Document accompanying memorandum of appeal View Judgements
  15 Delegation of powers and duties of Collector, Sub- divisional Officer, Deputy Collector and Sub-Deputy Collector View Judgements
  16 Bar of suits and proceedings View Judgements
  17 Protection of action to be taken under this Act View Judgements
  omitted
  omitted
  18 Repeal and savings View Judgements
  19 Repeal of Orissa Ordinance No.7 of 1971 View Judgements
  SCHEDULE I
  SCHEDULE II



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