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Citedby 256 docs - [View All]
G. Radhakrishna Chettiar And Ors. vs The State Of Madras Represented By ... on 26 April, 1956
Sushma Murlidhar Ghadge & Another vs The State Of Maharashtra & Others on 13 December, 2013
Tribhovan Chunilal vs The Ahmedabad Municipality on 9 December, 1902
The Resident Deputy Collector vs G.N. Landge, Since Decd. Through ... on 27 November, 1996
A.S. Khongphai vs The Special Judicial Officer, ... on 20 February, 1980

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Central Government Act
Section 33 in The Land Acquisition Act, 1894
33 Investment of money deposited in other cases. —When any money shall have been deposited in Court under this Act for any cause other than that mentioned in the last preceding section, the Court may, on the application of any party interested or claiming an interest in such money, order the same to be invested in such Government or other approved securities as it may think proper, and may direct the interest or other proceeds of any such invest­ment to be accumulated and paid in such manner as it may consider will give the parties interested therein the same benefit there­from as they might have had from the land in respect whereof such money shall have been deposited or as near thereto as may be. State Amendment West Bengal. —In section 33, for the words “last preceding section”, substitute the words “section 12”. [ Vide West Bengal Act 24 of 1964, sec. 4 (w.e.f. 26-11-1964)].