for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




WORKS OF DEFENCE ACT, 1903


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND EXTENT View Judgements
  2 DEFINITIONS View Judgements
  2A CONSTRUCTION OF REFERENCES TO LAWS NOT IN FORCE, OR ANY FUNCTIONARY NOT IN EXISTENCE, IN ANY AREA View Judgements
  3 DECLARATION AND NOTICE THAT RESTRICTIONS WILL BE IMPOSED View Judgements
  4 POWER TO DO PRELIMINARY ACTS AFTER PUBLICATION OF NOTICE UNDER SECTION 3, SUB --SECTION (2) View Judgements
  5 PAYMENT FOR DAMAGE View Judgements
  6 FURTHER POWERS EXERCISABLE AFTER PUBLICATION OF NOTICE UNDER SECTION 3, SUB --SECTION (2) View Judgements
  7 RESTRICTIONS View Judgements
  8 LAND TO BE MARKED OUT, MEASURED, REGISTERED AND PLANNED View Judgements
  9 NOTICE TO PERSONS INTERESTED View Judgements
  10 POWER TO REQUIRE AND ENFORCE THE MAKING OF STATEMENTS AS TO NAMES AND INTERESTS View Judgements
  11 APPLICATION OF CERTAIN SECTIONS OF THE INDIAN PENAL CODE View Judgements
  12 INQUIRY AND AWARD BY COLLECTOR View Judgements
  13 AWARD OF COLLECTOR WHEN TO BE FINAL View Judgements
  14 ADJOURNMENT OF INQUIRY View Judgements
  15 POWER TO SUMMON AND ENFORCE ATTENDANCE OF WITNESSES AND PRODUCTION OF DOCUMENTS View Judgements
  16 MATTERS TO BE CONSIDERED AND --NEGLECTED View Judgements
  17 SUPPLEMENTARY PROCEEDINGS View Judgements
  18 REFERENCE TO COURT View Judgements
  19 COLLECTOR View Judgements
  20 SERVICE OF NOTICE View Judgements
  21 RESTRICTION ON SCOPE OF PROCEEDINGS View Judgements
  22 PROCEEDINGS TO BE IN OPEN COURT View Judgements
  23 MATTERS TO BE CONSIDERED IN DETERMINING COMPENSATION View Judgements
  24 MATTERS NOT TO BE CONSIDERED IN DETERMINING COMPENSATION View Judgements
  25 RULES AS TO AMOUNT OF COMPENSATION View Judgements
  26 FORM OF AWARDS View Judgements
  27 COSTS View Judgements
  28 COLLECTOR MAY BE DIRECTED TO PAY INTEREST ON EXCESS COMPENSATION View Judgements
  29 PARTICULARS OF APPORTIONMENT TO BE SPECIFIED View Judgements
  30 DISPUTE AS TO APPORTIONMENT View Judgements
  31 PAYMENT OF COMPENSATION, OR DEPOSIT OF SAME IN COURT View Judgements
  32 INVESTMENT OF MONEY DEPOSITED IN RESPECT OF LANDS BELONGING TO PERSONS INCOMPETENT TO ALIENATE View Judgements
  33 INVESTMENT OF MONEY DEPOSITED IN OTHER CASES View Judgements
  34 PAYMENT OF INTEREST View Judgements
  35 SERVICE OF NOTICES View Judgements
  36 PENALTIES View Judgements
  37 MAGISTRATE TO ENFORCE THE TERMS OF THE ACT View Judgements
  38 COMPLETION OF IMPOSITRON OF RESTRICTIONS NOT COMPULSORY, BUT COMPENSATION TO BE AWARDED WHEN NOT COMPLETED View Judgements
  39 DEMOLITION OF PART OF HOUSE OR BUILDING AND IMPOSITION OF RESTRICTIONS ON PART OF LAND View Judgements
  40 EXEMPTION FROM STAMP--DUTY AND FEES View Judgements
  41 NOTICE IN CASE OF SUITS FOR ANYTHING DONE IN PURSUANCE OF ACT View Judgements
  42 CODE OF CIVIL PROCEDURE TO APPLY TO PROCEEDINGS BEFORE COURT View Judgements
  43 APPEALS IN PROCEEDINGS BEFORE COURT View Judgements
  44 POWER TO MAKE RULES View Judgements



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