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Central Government Act
Section 34 in The Land Acquisition Act, 1894
71 [ 34 Payment of interest. —When the amount of such compensation is not paid or deposited on or before taking possession of the land, the Collector shall pay the amount award­ed with interest thereon at the rate of 72 [nine per centum] per annum from the time of so taking possession until it shall have been so paid or deposited: 73 [Provid­ed that if such compensation or any part thereof is not paid or deposited within a period of one year from the date on which possession is taken, interest at the rate of fifteen per centum per annum shall be payable from the date of expiry of the said period of one year on the amount of compensation or part thereof which has not been paid or deposited before the date of such expiry.] State Amendment Tamil Nadu. —In section 34, add the following Proviso, namely:— “Provided that where such possession is taken before the commencement of the Land Acquisition (Madras Amendment) Act, 1953, the foregoing provision shall have effect as if for the rate of four per centum per annum specified therein the rate of six per centum per annum had been substituted”. [ Vide Tamil Nadu Act XII of 1953, sec. 2 (w.e.f. 8-7-1953)].