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Citedby 146 docs - [View All]
Smt. Yuvarani ... vs Special Deputy Commissioner And ... on 15 July, 1998
Bapuji Educational Association vs State on 3 September, 1984
Bhikoba Shankar Dhumal (Dead) By ... vs Mohan Lal Punchand Tathed & Ors on 11 February, 1982
Smt. Veerarajammanni And Another vs State Of Karnataka And Another on 23 July, 1998
State Of Maharashtra Through The ... vs Adi Dara Patel And Ors on 21 April, 2016

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Central Government Act
Section 3 in The Urban Land (Ceiling and Regulation) Act, 1976
3. Persons not entitled to hold vacant land in excess of the ceiling limit.—­Except as otherwise provided in this Act, on and from the commencement of this Act, no person shall be entitled to hold any vacant land in excess of the ceiling limit in the territories to which this Act applies under sub-section (2) of section 1.