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Citedby 26 docs - [View All]
The Law Of Acquisition And Requisihoning Uf Land
Nagpur Improvement Trust vs Vasantrao And Others on 26 September, 2002
Maneklal Chhotalal & Ors vs M. G. Makwana & Ors on 2 March, 1967
Laxmanrao Anantrao Satardekar vs Bapu S. Powar By Heirs And Ors. on 26 November, 1991
Prakash Amichand Shah vs State Of Gujarat on 24 July, 1981

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[Section 32] [Complete Act]
Central Government Act
Section 32(1) in The Land Acquisition Act, 1894
(1) If any money shall be deposited in Court under sub- section (2) of the last preceding section and it appears that the land in respect whereof the same was awarded belonged to any person who had no power to alienate the same, the Court shall-
(a) order the money to be invested in the purchase of other lands to be held under the like title and conditions of ownership as the land in respect of which such money shall have been deposited was held, or
(b) if such purchase cannot be effected forthwith, then in such Government of other approved securities as the Court shall think fit; and shall direct the payment of the interest or other proceeds arising from such investment to the person or persons who would for the time being have been entitled to the possession of the said land, and such moneys shall remain so deposited and invested until the same be applied-
(i) in the purchase of such other lands as aforesaid; or
(ii) in payment to any person or persons becoming absolutely entitled thereto.