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[Section 24] [Complete Act]
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Central Government Act
Section 24(1) in The Land Acquisition Act, 1894
(1) ]; 3 [or] 62 [ eighthly, any increase to the value of the land on account of its being part to any use which is forbidden by land or opposed to public policy.] State Amendments
Bihar —(1) In section 24, for clause seventhly, the following shall be deemed to be substituted, namely:— “seventhly, any outlay on additions or improvements to land acquired, which was incurred after the date with reference to which the market value is to be determined, unless such additions or improvements were necessary for the maintenance of any building in a proper state of repair.” [ Vide Bihar Act 23 of 1948, Sch., para. 4 (w.e.f. 1-4-1948); Bihar Act 57 of 1982, sec. 49 and Sch. (w.e.f. 8-10-1983)].