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Citedby 188 docs - [View All]
Sk. Khaja Sk. Choota vs State Of Maharashtra on 18 July, 1990
Rabari Mahadev Amra vs Prant Officer, Radhanpur on 15 January, 1979
The State Of Punjab vs Smt. Harcharan Kaur on 27 February, 1974
Tara Chand vs The Land Acquisition Collector, ... on 27 July, 1970
Sambhu Nath Kshetry And Ors. vs State Of West Bengal And Ors. on 28 August, 2001

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[Section 31] [Complete Act]
Central Government Act
Section 31(2) in The Land Acquisition Act, 1894
(2) If they shall not consent to receive it, or if there be no person competent to alienate the land, or if there be any dispute as to the title to receive the compensation or as to the apportionment of it, the Collector shall deposit the amount of the compensation in the Court to which a reference under section 18 would be submitted: Provided that any person admitted to be interested may receive such payment under protest as to the sufficiency of the amount: Provided also that no person who has received the amount otherwise than under protest shall be entitled to make any application under section 18: Provided also that nothing herein contained shall affect the liability of any person, who may receive the whole or any part of any compensation awarded under this Act, to pay the same to the person lawfully entitled thereto.