Section 6   [ View Judgements ]

Payment of amount


Any amount determined by the Collector or Government, as the case may be, for requisitioning any goods vehicle shall be paid to the owner in such manner as the Collector may by order determine within the 10th day of the month following the month for which the amount is payable :



Provided that where payment of the amount is delayed beyond the said date interest shall be payable on the amount or part thereof in arrear at the rate of nine per cent per annum form the date of default.

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