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J&K&L HC Imposes Rs. 10 Lakh Penalty on Govt. for Forcibly Taking Over Private Land - (01 Jul 2022)

CIVIL

Jammu and Kashmir and Ladakh High Court has imposed a cost of Rs. 10 lakh on the Union Territory administration for forcibly taking over a private land, without following due procedure of law.

Tags : JAMMU AND KASHMIR AND LADAKH HIGH COURT   PRIVATE LAND   DUE PROCEDURE  

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