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Collector Of Cuttack vs Mayadhar Sahu on 22 September, 1972
Sushila Devi And Anr. vs State Of Bihar And Ors. on 23 April, 1963
State Of Bihar vs Anant Singh And Ors. on 22 August, 1963
Kedar Singh vs State Of Bihar on 28 September, 1984
Wednesday vs Sebastian Chokkattu on 19 September, 2008

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Central Government Act
Section 9 in The Land Acquisition Act, 1894
9 Notice to persons interested: —
(1) The Collector shall then cause public notice to be given at convenient places on or near the land to be taken, stating that the Government intends to take possession of the land, and that claims to compensation for all interests in such land may be made to him. State Amendments
Gujarat —In section 9, in sub-section (2), for the words “measurements made under section 8”, substitute the words “measurements according to section 3C or made under section 3A, 4 or 8”. [ Vide Gujarat Act 20 of 1965, sec. 9 (w.e.f. 15-8-1965)].
Karantaka —In section 9, in sub-section (2),—
(1) (a) for the words, brackets and figure “and the amount and particulars of their claims to compensation for such interest, and their objections (if any) to the measurements made under section 8”, substitute the words “the amount and particulars of their claims to compensation for such interests, the basis on which the compensation so claimed is computed their objections, if any, to the area as specified in the declaration, and such other matters as may be prescribed”;
(b) for the words “The Collector may, in any case, require such statement to be made in writing and” substitute the words “Such statement shall be made in writing in the prescribed form and shall be”;
(2) in sub-section (3), after the words “the land is situate”, insert the following sentence, namely:— “Such notice shall be served at least fifteen days before the date on which the persons concerned have to appear and state their respective interests before the Deputy Commissioner.”;
(3) in sub-section (4), for the words “by post”, substitute the words “by registered post” and omit the words figures and brackets “and registered under Part III of the Indian Post Office Act, 1886 (14 of 1886). [ Vide Mysore Act 17 of 1961, sec. 12 (w.e.f. 24-8-1961)].
(4) For the word “Collector”, substitute the words “Deputy Commissioner”. [ Vide Mysore Act 17 of 1961, sec. 4 (w.e.f. 24-8-1961)].
West Bengal. —In section 9, after sub-section (3), insert the following sub-sections, namely:— “(3A) The Collector shall also serve notice to the same effect on all such persons known or believed to be interested in any land, or to be entitled to act for persons so interested, the possession whereof has already been taken on requisition under section 3 of the West Bengal Land (Requisition and Acquisition) Act, 1948 (hereinafter referred to in this section as the said Act), as re-enacted by the West Bengal Land (Requisition and Acquisition) Re-enacting Act, 1977, and, in every such case, the provisions of sub-section (1) of section 4, section 5, section 5A, section 6, section 7 and section 8 of this Act shall be deemed to have been complied with: Provided that the date of notice under this sub-section shall be the date of reference for the purpose of determining the value of such land under this Act: Provided further that when the Collector has made an award under section 11 in respect of any such land, such land shall, upon such award, vest absolutely in the Government, free from all encumbrances.
(1) Santhal Parganas by the Santhal Parganas Settlement Regulations, 1872 (3 of 1872), sec. 3;
(2) Khondmals District by the Khondmals Laws Regulations, 1936 (4 of 1936), sec. 3 and Sch.; and
(3) the Angul District by the Angul Laws Regulations, 1936 (5 of 1936), sec. 3 and Sch.
(1) the Districts of Hazaribagh, Lohardaga (now called the Ranchi District, see Calcutta Gazette, 1899, Pt.I, p.44), Manbhum, Pargana Dhalbhum and the Kolhan in the District of Singhbhum see Gazette of India, 1894, Pt. I, p. 400; and
(2) the District of Palamau, see Gazette of India, 1894; Pt. I, p. 639.
3. Ed. This State Amendment relates to sub-section (4) prior to its amendment made by Central Act 68 of 1984 (w.e.f. 24-9-1984
(2) Such notice shall state the particulars of the land so needed, and shall require all persons interested in the land to appear personally or by agent before the Collector at a time and place therein mentioned (such time not being earlier than fifteen days after the date of publication of the notice), and to state the nature of their respective interests in the land and the amount and particulars of their claims to compensation for such interests, and their objections (if any) to the measurements made under section 8. The Collector may in any case require such statement to be made in writing and signed by the party or his agent.
(3) The Collector shall also serve notice to the same effect on the occupier (if any) of such land and on all such persons known or believed to be interested therein, or to be entitled to act for persons so interested, as reside or have agents authorised to receive service on their behalf, within the revenue district in which the land is situate.
(4) In case any person so interested resides elsewhere, and has no such agent the notice shall be sent to him by post in a letter addressed to him at his last known residence, address or place of business and 37 [registered under sections 28 and 29 of the Indian Post Office Act, 1898 (6 of 1898)].
(3B) The Collector shall also serve notice to the same effect on all such persons known or believed to be interested in any land, or to be entitled to act for persons so interested, the possession whereof has already been taken on requisition under section 3 of the said Act, and notice for acquisition of such land has also been published under sub-section (1-a) of section 4 of the said Act, and, in every such case, the provisions of section 4, section 5, section 5A, section 6, section 7, section 8 and section 16 of this Act shall be deemed to have been complied with: Provided that the date of publication of notice under sub-section (1-a) of section 4 of the said Act shall be the date of reference for the purpose of determining the value of such land under this Act: Provided further that in every such case, the Collector shall make an award under section 11 in respect of such land only for the purpose of payment of due compensation to the persons interested in such land has, upon the Collector taking possession thereof, already vested absolutely in the Government, free from all encumbrances.” [ Vide West Bengal Act 7 of 1997, sec. 3 (w.e.f. 2-5-1997)].