Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 21 docs - [View All]
Amar Singh And Ors. vs F.C. Haryana And Ors. on 4 January, 2006
Govt. Of Nct Of Delhi, Land And ... vs Smt. Poonam Gupta W/O Shri Praveen ... on 5 December, 2005
Konda Lakshmana Bapuji vs Government Of Ap, Hyderabad And ... on 27 October, 1998
State Of Gujarat & Ors vs Gujarat Revenue Tribunal & Ors on 9 March, 1976
Gajendra Pratap Singh Son Of Sri Om ... vs The State Of Uttar Pradesh, The ... on 31 October, 2007

User Queries
[Section 13] [Complete Act]
Central Government Act
Section 13(2) in The Land Acquisition Act, 1894
(2) The Collector shall give immediate notice of any correction made in the award to all the persons interested.