Section 2   [ View Judgements ]

Insertion of new Section 23-A.


After Section 23 of the Tamil Nadu

Acquisition of Land for Industrial Purposes Act, 1997 (Tamil Nadu Act 10

of 1999) (hereinafter referred to as the principal Act), the following Section

shall be inserted, namely:—



"23-A Delegation of Powers.— The Government may, by notification, direct that all the powers under this Act, except the powers—



(1) to issue notice under sub-section (1) of Section 3;



(2) to withdraw the land from acquisition under the first proviso to sub-section (1) of Section 4; and



(3) to make rules under Section 25, shall, subject to such condition, if any, as may be specified in the notification, be exercised by the Collector.".

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