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Citedby 128 docs - [View All]
Ram Chandra Sarma And Ors. vs The State Of West Bengal on 21 May, 1976
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Gunreddy Ramkoti Reddy And Others vs The State Of Andhra Pradesh ... on 28 April, 2014
The Special Land Acqn. Officer ... vs Tayabji Estate Pvt. Ltd.(Claim) ... on 23 February, 2017
Satyam Co-Operative Housing ... vs Calcutta Improvement Trust And ... on 13 May, 1988

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Central Government Act
Section 43 in The Land Acquisition Act, 1894
43 Sections 39 to 42 not to apply where Government bound by agree­ment to provide land for Companies. —The provisions of sections 39 to 42, both inclusive, shall not apply and the corresponding sections of the 108 Land Acquisition Act, 1870 (10 of 1870), shall be deemed never to have applied, to the acquisition of land of any Railway or other Company, for the purposes of which, 109 [under any agreement with such Company, the Secretary of State for India in Council, the Secretary of State, 110 [The Central Government or any State Government] is or was bound to provide land.]