for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 9   [ View Judgements ]

Restrictions regarding the use of land


(1) The owner or occupier of the land with respect to which a declaration has been made under sub-section (1) of section 6, shall be entitled to use the land for the purpose for which such land was put to use immediately before the date of the notification under sub-section (1) of section 3:



Provided that, such owner or occupier shall not after the declaration under sub-section (1) of section 6-



(i) construct any building or any other structure;



(ii) construct or excavate any tank, well, reservoir or dam; or



(iii) plant any tree,



on that land.



(2) The owner or occupier of the land under which any pipelines has been laid shall not do any act or permit any act to be done which will or is likely to cause any damage in any manner whatsoever to the pipeline. [1] [(3) Where the owner or occupier of the land with respect to which a declaration has been made under sub-section (1) of section 6, --



(a) constructs any building or any other structure, or



(b) constructs or excavates any well, tank, reservoir or dam, or



(c) plants any tree,



on that land, the Court of the District Judge within the legal limits of whose jurisdiction such land is situate may, on an application made to it by the competent authority and after holding such inquiry as it may deem fit, cause the building, structure, reservoir, dam or tree to be removed or the well or tank to be filled up, and the costs of such removal or filling up shall be recoverable from such owner or occupier in the same manner as if the order for the recovery of such costs were a decree made by that Court.]



FOOTNOTES:

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

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