CITATION CODES

CASE NO.

PIL Nos. 62 and 82 of 2014 and WP Nos. 5772, 5782 and 11321 of 2014

ACTS

Aurangabad Cantonment Land Administration Rules were repealed and Cantonment Land Administration Rules, 1937

Section 108 of Cantonments Act, 1924. During the year 1937 Cantonment Land Administration Rules, 1937

Rule 2(ii)(d) of Acquisition, Custody, Relinquishment, etc., of Army Lands in India (Rules, 1944), the Army

Rules 4, 5, 6, 9 and 14 of Cantonment Land Administration Rules, 1937

Rule 5(1) of the Cantonment Land Administration Rules, 1937.

Rule 3 of the Cantonment Land Administration Rules, 1937

Aurangabad Cantonment Land Administration Rules, 1930

Aurangabad Cantonment Land Administration Rules, 1930.

Land Administration Rules, 1930 and Rules 3

Article 295(2) of the Constitution of India.

provision in Section 256 of Cantonment Act

Rules 6 and 9 of the Cantonment Rules, 1937,

Section 3(1)(2) of Cantonment's Act, 1924

Cantonment Land Development Rules, 1930

Rule 3(2)(e)(f); Rule 13(3)(d) of 1937 Rules

Section 120(g) of Cantonment Act, 2006.

Cantonment Act, 1924 and the Rules

Cantonment Act, 2006. 1937 Rules

Rule 5(1)(i) of the Rules.54.

Rule 6 of the 1930 Rules

Rule 6 of 1937 Rules,

Rule 3, the Army

Section 2(8)(d)

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Mani Enclave Resident Welfare Association, Secunderabad And Others v. Union Of India And Others
Andhra Pradesh High Court (26 Sep, 2014)