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Citedby 108 docs - [View All]
Union Of India And Others vs Bennett Coleman And Co. Ltd. And ... on 10 September, 1987
Bennett Coleman And Company Ltd. ... vs Union Of India (Uoi) And Ors. on 31 January, 1986
Union Of India (Uoi) And Ors. vs Bennett Coleman And Co. Ltd. And ... on 9 September, 1987
Dr. V. Ramakamath And Ors. vs The Surgeon General With The ... on 31 March, 1950
Sheo Sahoy Bhagut And Ors. vs Baij Nath Tewari on 8 June, 1891

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[Complete Act]
Central Government Act
Section 22 in The Registration Act, 1908
22. Description of houses and land by reference to Government maps or surveys.-
(1) Where it is, in the opinion of the State Government, practicable to describe houses, not being houses in towns, and lands by reference to a government map or survey, the State Government may, by rule made under this Act, require that such houses and lands as aforesaid shall, for the purposes of section 21, be so described.
(2) Save as otherwise provided by any rule made under sub- section (1), failure to comply with the provisions of section 21, sub-
section (2) or sub- section (3), shall not disentitle a document to be registered if the description of the property to which it relates is sufficient to identify that property. PART IV OF THE TIME OF PRESENTATION PART IV OF THE TIME OF PRESENTATION