Mobile View
Main Search Advanced Search Disclaimer
Citedby 123 docs - [View All]
Thayarammal @ Sundaralakshmi vs The Tamil Nadu Land Reforms on 8 June, 2011
M/S Super Cassettes Industries ... vs State Of U.P.& Anr on 17 September, 2009
Land Acquisition Officer vs Rajesab Hussainsab Kalburgi on 30 October, 1991
Government Of Union Territory Of ... vs Mohammed Hussain (Dead) By Lrs. on 30 June, 1994
Govt.Of U.T. Of Pondichery vs Mohammed Husain on 30 June, 1994

User Queries
[Section 9] [Complete Act]
Central Government Act
Section 9(2) in The Land Acquisition Act, 1894
(2) Such notice shall state the particulars of the land so needed, and shall require all persons interested in the land to appear personally or by agent before the Collector at a time and place therein mentioned (such time not being earlier than fifteen days after the date of publication of the notice), and to state the nature of their respective interests in the land and the amount and particulars of their claims to compensation for such interests, and their objections (if any) to the measurements made under section 8. The Collector may in any case require such statement to be made in writing and signed by the party or his agent.