Section 17   [ View Judgements ]

SUPPLEMENTARY PROCEEDINGS


Whenever the officer exercising powers conferred by section 6-considers it necessary that anything in respect of which any person is or may be entitled to compensation but of which no notice has been given or compensation awarded, under sections 9-and12-, respectively, should be done in pursuance of the said powers, the collector shall cause supplementary notice to be given, as nearly as may be, in the manner prescribed by section 9-and subject to the limit of time imposed by sub-section (1) of that section, and the provisions of sections 10-to16-shall, so far as they are applicable, be deemed to apply to any further inquiry and award which may be held or made in consequence of such supplementary notice.

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