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State Of Bihar vs Anant Singh And Ors. on 22 August, 1963
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Veer Kumar Jain S/O Late B.C Jain vs The State Of Karnataka on 30 August, 2012

[Section 19] [Complete Act]
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Central Government Act
Section 19(2) in The Land Acquisition Act, 1894
(2) To the said statement, shall be attached a Schedule giving the particulars of the notices served upon, and of the statements in writing made or delivered by the parties interested, respectively. State Amendments
Karnataka —(1) In section 19, in sub-section (2), after the words “parties interested, respectively”, add the words “and any other information available with the Deputy Commissioner relating to the maters referred to the Court”.