for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


An Act to provide for the acquisition of right of user in land [1] [for laying pipelines for the transport of petroleum and minerals] and for matters connected therewith:



FOOTNOTES:

1. Substituted by Petroleum Pipelines (Acquisition of Right of User in Land) Amendment Act, 1977



BE it enacted by Parliament in the Thirteenth Year of the Republic of India as follows:-

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