Section 5   [ View Judgements ]

Determination of amount


Whenever any goods vehicle is requisitioned under Section 3 there shall be paid to the owner thereof an amount which shall be determined by the Collector on the basis of the fares or rates prevailing in the locality for the hire of such goods vehicle:



Provided that where the owner of such goods vehicle is aggrieved by the amount so determined shall make an application to the Government in the Food and Civil Supplies Department within one month from the date the first payment is due and the State Government after giving him an opportunity of being heard shall determine the amount to be paid to the owner and the amount so determined shall be final.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box