West Bengal Public Land (Eviction of Unauthorised Occupations) Act, 1962


Section
Section Title
  INTRODUCTION
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 Issue of notice to show cause against order for eviction of unauthorised occupant from public land View Judgements
  4 Order of eviction of persons in unauthorised occupation from public land View Judgements
  4A Power to recover damages View Judgements
  5 Collector's power to enforce delivery of possession by evicting unauthorised occupants View Judgements
  6 Damages and costs recoverable as public demand View Judgements
  6A Disposal of property left on public land by unauthorised occupants View Judgements
  7 Appeal and review View Judgements
  7A Penalty for obstructing Collector or person authorised by Collector View Judgements
  8 Indemnity View Judgements
  8A Bar to jurisdiction of civil courts View Judgements
  9 Power 10 make rules View Judgements
  10 Application View Judgements
  11 Repeal and savings View Judgements
  INTRODUCTION
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 Issue of notice to show cause against order for eviction of unauthorised occupant from public land View Judgements
  4 Order of eviction of persons in unauthorised occupation from public land View Judgements
  4A Power to recover damages View Judgements
  5 Collector's power to enforce delivery of possession by evicting unauthorised occupants View Judgements
  6 Damages and costs recoverable as public demand View Judgements
  6A Disposal of property left on public land by unauthorised occupants View Judgements
  7 Appeal and review View Judgements
  7A Penalty for obstructing Collector or person authorised by Collector View Judgements
  8 Indemnity View Judgements
  8A Bar to jurisdiction of civil courts View Judgements
  9 Power 10 make rules View Judgements
  10 Application View Judgements
  11 Repeal and savings View Judgements



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