WEST BENGAL AGRICULTURAL LANDSAND FISHERIES (ACQUISITION AND RE-SETTLEMENT) ACT, 1958


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Act to override other laws, etc. View Judgements
  4 Publication of preliminary notification. View Judgements
  5 Hearing of objections. View Judgements
  6 Acquisition and delivery of possession. View Judgements
  7 Compensation. View Judgements
  8 Apportionment of compensation. View Judgements
  9 Award. View Judgements
  10 Appeal. View Judgements
  11 Disposal of fishery and lands after acquisition. View Judgements
  12 Disposal of surplus lands. View Judgements
  13 Powers of Court. View Judgements
  14 Delegation of powers of the State Government. View Judgements
  15 Indemnity. View Judgements
  16 Power to make rules. View Judgements
  INTRODUCTION
  PREAMBLE
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Act to override other laws, etc. View Judgements
  4 Publication of preliminary notification. View Judgements
  5 Hearing of objections. View Judgements
  6 Acquisition and delivery of possession. View Judgements
  7 Compensation. View Judgements
  8 Apportionment of compensation. View Judgements
  9 Award. View Judgements
  10 Appeal. View Judgements
  11 Disposal of fishery and lands after acquisition. View Judgements
  12 Disposal of surplus lands. View Judgements
  13 Powers of Court. View Judgements
  14 Delegation of powers of the State Government. View Judgements
  15 Indemnity. View Judgements
  16 Power to make rules. View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon