Requisitioning and Acquisition of Immovable Property Act, 1952


Section
Section Title
  INTRODUCTION
  1 Short title, extent and duration View Judgements
  2 Definitions View Judgements
  3 Power to requisition immovable property View Judgements
  4 Power to take possession of requisitioned property View Judgements
  5 Rights over requisitioned property View Judgements
  6 Release from requisitioning View Judgements
  7 Power to acquire requisitioned property View Judgements
  8 Principles and method of determining compensation View Judgements
  9 Payment of compensation View Judgements
  10 Appeals from orders of requisitioning View Judgements
  11 Appeals from awards in respect of compensation View Judgements
  12 Competent authority and arbitrator to have certain powers of civil courts View Judgements
  13 Power to obtain information View Judgements
  14 Power to enter and inspect View Judgements
  15 Service of notice and orders View Judgements
  16 Easement not to be disturbed View Judgements
  17 Delegation of powers View Judgements
  18 Protection of action taken in good faith View Judgements
  19 Bar of jurisdiction of civil courts View Judgements
  20 Penalty for offences View Judgements
  21 Certain persons to be public servants View Judgements
  22 Power to make rules View Judgements
  23 Validation of certain requisitions and acquisitions View Judgements
  24 Repeals and savings View Judgements
  25 Special provision as to certain requisitions under Act 51 of 1962 View Judgements
  26 Special provision as to certain requisitions under Act 42 of 1971 View Judgements



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