Section 2   [ View Judgements ]

Definition.


In these rules, unless the context otherwise requires.

(a) “Act” means the Tamil Nadu Acquisition of Land for Harijan Welfare Schemes Act, 1978 (Tamil Nadu Act 31 of 1978)

(b) ‘Form’ means a Form appended to these rules;

(c) ‘Section’ means a section of the Act.

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