WEST BENGAL ACQUISITION AND SETTLEMENT OF HOMESTEAD LAND ACT, 1969


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title and extent View Judgements
  2 Definitions. View Judgements
  3 Act not to apply to certain lands. View Judgements
  4 Application to the Collector. View Judgements
  5 Inquiry by the Collector. View Judgements
  6 Demarcation of the land. View Judgements
  7 Acquisition of land by the Collector View Judgements
  8 Compensation. View Judgements
  9 Apportionment of compensation. View Judgements
  10 Occupier not liable to be evicted. View Judgements
  11 Settlement of land and status of occupier. View Judgements
  12 Abatement of revenue or rent. View Judgements
  13 Appeal. View Judgements
  14 Act to override other laws. View Judgements
  15 Power to make rules. View Judgements
  16 Repeal and savings. View Judgements
  INTRODUCTION
  PREAMBLE
  1 Short title and extent View Judgements
  2 Definitions. View Judgements
  3 Act not to apply to certain lands. View Judgements
  4 Application to the Collector. View Judgements
  5 Inquiry by the Collector. View Judgements
  6 Demarcation of the land. View Judgements
  7 Acquisition of land by the Collector View Judgements
  8 Compensation. View Judgements
  9 Apportionment of compensation. View Judgements
  10 Occupier not liable to be evicted. View Judgements
  11 Settlement of land and status of occupier. View Judgements
  12 Abatement of revenue or rent. View Judgements
  13 Appeal. View Judgements
  14 Act to override other laws. View Judgements
  15 Power to make rules. View Judgements
  16 Repeal and savings. View Judgements



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