for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




WEST BENGAL ACQUISITION OF HOMESTEAD LAND FOR AGRICULTURAL LABOURERS, ARTISANS AND FISHERMEN ACT, 1975


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 Acquisition of lands for occupiers. View Judgements
  5 Amount to be paid. View Judgements
  6 Apportionment of the amount. View Judgements
  7 Status of occupier. View Judgements
  8 Abatement of revenue or rent. View Judgements
  9 Settlement of disputes. View Judgements
  10 Limitation on transfer by occupier. View Judgements
  11 Penalty for unlawful eviction. View Judgements
  12 Bar to jurisdiction of civil courts. View Judgements
  13 Act to override other laws. View Judgements
  14 Declaration as to policy of the State. 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 Acquisition of lands for occupiers. View Judgements
  5 Amount to be paid. View Judgements
  6 Apportionment of the amount. View Judgements
  7 Status of occupier. View Judgements
  8 Abatement of revenue or rent. View Judgements
  9 Settlement of disputes. View Judgements
  10 Limitation on transfer by occupier. View Judgements
  11 Penalty for unlawful eviction. View Judgements
  12 Bar to jurisdiction of civil courts. View Judgements
  13 Act to override other laws. View Judgements
  14 Declaration as to policy of the State. View Judgements
  15 Power to make rules. View Judgements
  16 Repeal and savings. View Judgements



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