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Citedby 300 docs - [View All]
R. L. Arora vs State Of U. P on 1 December, 1961
R.L. Arora vs State Of U.P. on 15 December, 1961
Ram Kumar Agarwalla And Ors. vs State Of West Bengal And Ors. on 19 December, 1962
Motibhai Vithalbhai Patel And ... vs The State Of Gujarat And Anr. on 8 November, 1960
Shyam Behari And Ors. vs State Of Madhya Pradesh And Ors. on 8 August, 1961

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Central Government Act
Section 41 in The Land Acquisition Act, 1894
41 Agreement with appropriate Government. — 94 [***] If the 95 [appropriate Government] is satisfied 96 [after considering the report, if any, of the Collector under section 5A, sub-section (2), or on the report of the officer making an inquiry under section 40] that the 97 [proposed acquisition is for any of the purposes referred to in clause
(a) or clause (aa) or clause (b) of sub-section (1) of section 40], it shall require 98 [***] the Company to enter into an agree­ment 99 [with the 95 [appropriate Government]], providing to the satisfac­tion of the 95 [appropriate Government] for the following matters, namely:—
(1) the 100 [payment to the 95 [appropriate Government]] of the cost of the acquisition;
(2) the transfer, on such payment, of the land to the Company;
(3) the term on which the land shall be held by the Company;
101 [(4) where the acquisition is for the purpose of erecting dwelling- time within which, the conditions on which and the manner in which the dwelling-houses or amenities shall be erected or provided; 102 [***]
103 [(4A) where the acquisition is for the construction of any building or work for a Company which is engaged or is taking steps for engaging itself in any industry or work which is for a public purpose, the time within which and the conditions on which, the building or work shall be constructed or executed; and
104 [(5) where the acquisition is for the construction of any other work* the time within which and the conditions on which the work shall be executed and maintained, and the terms on which the public shall be entitled to use the work.] State Amendment
Gujarat —In section 41, omit the words “after considering the reports, if any, of the Collector under section 5A, sub-section (2), or”. [ Vide Gujarat Act 20 of 1965, sec. 20 (w.e.f. (15-8-1965)].