WASTE LANDS (CLAIMS) ACT, 1863


Section
Section Title
  INTRODUCTION
  1 PROVISION FOR ENQUIRY IN CLAIMS TO LAND, OR OBJECTION TO SALE OF SAME View Judgements
  2 PROCEDURE IN SUCH CASES View Judgements
  3 POSTPONEMENT OF SALE PENDING ENQUIRY, TO ALLOW CLAIMANT TO CONTEST REJECTION OF CLAIM View Judgements
  4 SALE TO BE STOPPED IF CLAIM APPEARS TO BE ESTABLISHED, BUT MAY AFTER WARDS BE PROCEEDED WITH View Judgements
  5 DELIVERY TO CLAIMANT OF COPY OF ORDER OF REJECTION OR OF SALE View Judgements
  6 POWER TO ORDER SUIT TO TRY CLAIM ADMITTED BY COLLECTOR View Judgements
  7 SPECIAL COURT FOR TRYING CLAIMS View Judgements
  8 NOTICE OF CONSTITUTION OF SPECIAL COURTS View Judgements
  9 SPECIAL COURT WHERE HELD View Judgements
  10 PLAINTIFF AND DEFENDANT IN SUIT UNDER SECTION 5 View Judgements
  11 REGULATION OF PROCEEDINGS View Judgements
  12 PROCEDURE BEFORE HEARING View Judgements
  13 PROCEDURE ON HEARING View Judgements
  14 NO APPEAL OR REVISION View Judgements
  15 REFERENCE OF QUESTION OF LAW, ETC., TO HIGH COURT, ETC View Judgements
  16 COURT MAY PROCEED NOTWITHSTANDING REFERENCE View Judgements
  17 RECORDS OF CASES WHERE TO BE DEPOSITED View Judgements
  18 LIMITATION AS TO CLAIMS TO LAND SOLD OR DEALT WITH View Judgements
  19 IF CLAIMS ESTABLISHED, POSSESSION NOT TO BE GIVEN, BUT COMPENSATION View Judgements
  20 WHEN LAND SOLD NOT ABSOLUTELY OR NOT SOLD, BUT OTHERWISE DEALT WITH View Judgements
  21 AWARD UNDER TWO LAST SECTIONS TO BE IN FULL SATISFACTION View Judgements
  22 GOVERNMENT NOT BARRED FROM AWARDING COMPENSATION FOR LAND ABSOLUTELY SOLD, THOUGH CLAIM BE NOT PREFERRED IN TIME View Judgements
  23 COMPENSATION FOR LAND SOLD SUBJECT TO CONDITION, IF CLAIM PROVED, THOUGH NOT PREFERRED IN TIME View Judgements
  23A EXERCISE OF POWER OF THE STATE GOVERNMENT BY THE BOARD OF BE VENUE OR THE FINANCIAL COMMISSIONER View Judgements
  24 INTERPRETATION--CLAUSE, NUMBER, GENDER View Judgements



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