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Papers Laid On The Table Of The House By Ministers/Members. on 17 August, 2010

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Title: Papers laid on the Table of the House by Ministers/members.

MADAM SPEAKER: Now Papers to be laid. Shri Dinsha Patel.

THE MINISTER OF STATE OF THE MINISTRY OF MICRO, SMALL AND MEDIUM ENTERPRISES (SHRI DINSHA PATEL): I beg to lay on the Table a copy of the Memorandum of Understanding (Hindi and English versions) between the National Small Industries Corporation Limited and the Ministry of Micro, Small and Medium Enterprises for the year 2010-2011.

(Placed in Library, See No. LT 2873/15/10)

 

THE MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS (SHRI AJAY MAKEN): I beg to lay on the Table:-

(1)      A copy each of the following Notifications (Hindi and English versions) under sub-section (3) of Section 156 of Indo-Tibetan Border Police Force Act, 1992:-

(i)       The Indo-Tibetan Border Police Force, Para Medical Cadre (Group ‘A’, ‘B’ and ‘C’ Posts) Recruitment Rules, 2010 published in Notification No. G.S.R. 593(E) in Gazette of India dated 9th July, 2010.

(ii)      The Indo-Tibetan Border Police Force (Publication and Printing Cadre) Group ‘B’ and ‘C’ Posts Recruitment Rules, 2010 published in Notification No. G.S.R. 584(E) in Gazette of India dated 6th July, 2010.

(iii)     The Indo-Tibetan Border Police Force, Medical Cadre (Group ‘C’) Posts Recruitment Rules, 2010 published in Notification No. G.S.R. 323(E) in Gazette of India dated 15th April, 2010.

(2)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at item No. (iii) of (1) above.

(Placed in Library, See No. LT 2874/15/10)

 

(3)   A copy of the Central Industrial Security Force, Security Wing, Assistant Sub-Inspector (Executive) Group ‘C’ post Recruitment Rules, 2010 (Hindi and English versions) published in the Notification No. G.S.R. 317(E) in Gazette of India dated 13th April, 2010, under sub-section (3) of Section 22 of Central Industrial Security Force Act, 1968.

(Placed in Library, See No. LT 2875/15/10)

 

THE MINISTER OF STATE IN THE MINISTRY OF AGRICULTURE AND MINISTER OF STATE IN THE MINISTRY OF CONSUMER AFFAIRS, FOOD AND PUBLIC DISTRIBUTION (PROF. K.V. THOMAS): I beg to lay on the Table:-

(1)      A copy of the Notification No. G.S.R. 650(E) (Hindi and English versions) published in Gazette of India dated 2nd August, 2010, making certain amendment in the Notification No. G.S.R. 129 dated 17th April, 2004, issued under the Agricultural Produce Grading and Marking Act, 1937.

(Placed in Library, See No. LT 2876/15/10)

 

(2)  A copy each of the following papers (Hindi and English versions) under Section 619A of the Companies Act, 1956:-

 (i)        Review by the Government of the working of the Orissa Agro Industries Corporation Limited, Bhubaneswar, for the year 2006-2007.

 (ii)  Annual Report of the Orissa Agro Industries Corporation Limited, Bhubaneswar, for the year 2006-2007, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(3)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (2) above.

(Placed in Library, See No. LT 2877/15/10)

 

THE MINISTER OF STATE IN THE MINISTRY OF ROAD TRANSPORT AND HIGHWAYS (SHRI MAHADEO SINGH KHANDELA): I beg to lay on the Table a copy each of the following Notifications (Hindi and English versions) under sub-section (4) of Section 212 of the National Highways Act, 1988:-

(1)      The Central Motor Vehicles (Amendment) Rules, 2010 published in Notification No. S.O. 386(E) in Gazette of India dated the 7th May, 2010, together with an explanatory memorandum.

(2)      The Central Motor Vehicles (Second Amendment) Rules, 2010 published in Notification No. S.O. 443(E) in Gazette of India dated the 21th May, 2010, together with an explanatory memorandum and containing corrigendum thereto published in Notification No. 447(E) dated 26th May, 2010.

(3)      The Central Motor Vehicles (Third Amendment) Rules, 2010 published in Notification No. S.O. 504(E) in Gazette of India dated the 15th June, 2010, together with an explanatory memorandum.

(Placed in Library, See No. LT 2878/15/10)

 

… (Interruptions)

अध्यक्ष महोदया : आप लोग शान्त हो जाइये। आप बैठ जाइये।

… (Interruptions)

अध्यक्ष महोदया : आप बैठ जाइये। अभी बहुत समय है। इस तरह से करना ठीक नहीं होगा।

… (Interruptions)

अध्यक्ष महोदया : अब कुछ भी रिकार्ड में नहीं जायेगा।

 (Interruptions) …*

 

THE MINISTER OF STATE IN THE MINISTRY OF ROAD TRANSPORT AND HIGHWAYS (KUNWAR R.P.N. SINGH): I beg to lay on the Table:-

 (1)    A copy each of the following Notifications (Hindi and English versions) under Section 10 of the National Highways Act, 1956:-

(i)             S.O. 675(E) published in Gazette of India dated the 23rd March, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 202 (Hyderabad-Yadgiri Section) in the State of Andhra Pradesh.

(ii)           S.O. 805(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 18 (Kadapa-Kurnool Section) in the State of Andhra Pradesh.

(iii)          S.O. 807(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 7 (Hyderabad-Bangalore Section) in the State of Andhra Pradesh.

(iv)         S.O. 1073(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 9 (Vijayawada-Machilipatnam Section) in the State of Andhra Pradesh.

(v)           S.O. 1105(E) published in Gazette of India dated the 14th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 9 (Vijayawada-Machilipatnam Section) in the State of Andhra Pradesh.

(vi)         S.O. 1179(E) published in Gazette of India dated the 19th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 18 (Kadapa-Kurnool Section) in the State of Andhra Pradesh.

(vii)        S.O. 1272(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 9 (Hyderabad-Vijayawada Section) in the State of Andhra Pradesh.

(viii)       S.O. 1274(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 5 (Chilakaluripet-Rudrakota Section) in the State of Andhra Pradesh.

(ix)          S.O. 1279(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 5 (Tatapudi-Murikipudi Section) in the State of Andhra Pradesh.

(x)           S.O. 1456(E) published in Gazette of India dated the 16th June, 2010, containing corrigenda to the Notification No. S.O. 491(E) dated the 26th February, 2010.

(xi)          S.O. 1221(E) published in Gazette of India dated the 25th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway Nos. 47 and 67 Ext. (Kangeyampalayam-Mettupalayam Section) in the State of Tamil Nadu.

(xii)        S.O. 633(E) published in Gazette of India dated the 22nd March, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 205 (Tiruttani-Chennai Section) in the State of Tamil Nadu.

(xiii)       S.O. 892(E) published in Gazette of India dated the 20th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 45 (Tindivanam-Villupuram-Trichy Section) in the State of Tamil Nadu.

(xiv)       S.O. 969(E) published in Gazette of India dated the 27th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 68 (Salem-Ulundurpet Section) in the State of Tamil Nadu.

(xv)        S.O. 1269(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 5  (Madras-Vijayawada Section) in the State of Tamil Nadu.

(xvi)       S.O. 1271(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 5 (Madras-Vijayawada Section) in the State of Tamil Nadu.

(xvii)     S.O. 1285(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 205 (Tiruttani-Chennai Section) in the State of Tamil Nadu.

(xviii)    S.O. 1306(E) published in Gazette of India dated the 3rd June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 67 (Trichy-Karur Section) (including bypasses) in the State of Tamil Nadu.

(xix)       S.O. 1308(E) published in Gazette of India dated the 3rd June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 46 (Krishnagiri-Walajahpet Section) in the State of Tamil Nadu.

(xx)        S.O. 1346(E) published in Gazette of India dated the 9th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 67  (Trichy-Karur Section) (including bypasses) in the State of Tamil Nadu.

(xxi)       S.O. 1347(E) published in Gazette of India dated the 9th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 45 Extension  (Dindigul-Theni and Kumuli Section) in the State of Tamil Nadu.

(xxii)      S.O. 1389(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 67 (Trichy-Karur Section) (including bypasses) in the State of Tamil Nadu.

(xxiii)    S.O. 1394(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 67 (Nagapattinam-Thanjavur Section) in the State of Tamil Nadu.

(xxiv)    S.O. 1286(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building (construction), maintenance, management and operation of National Highway No. 5 [Chennai bypass (Phase-II)] in the State of Tamil Nadu.

(xxv)     S.O. 1388(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 67 (Trichy-Karur Section) (including bypasses) in the State of Tamil Nadu.

(xxvi)    S.O. 1568(E) published in Gazette of India dated the 2nd July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 67 (Karur-Coimbatore Section) in the State of Tamil Nadu.

(xxvii)  S.O. 831(E) published in Gazette of India dated the 12th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 26(B) (Chhindwara Bypass Section) in the State of Madhya Pradesh.

(xxviii)S.O. 832(E) published in Gazette of India dated the 12th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 26(B) (Umaranala-Madhya Pradesh/Maharashtra State Border Section) in the State of Madhya Pradesh.

(xxix)    S.O. 1278(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Indore-MP/Gujarat Border Section) in the State of Madhya Pradesh.

(xxx)      S.O. 1374(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 86 Extension (Bhopal-Sanchi Section) in the State of Madhya Pradesh.

(xxxi)    S.O. 1458(E) published in Gazette of India dated the 16th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Indore-MP/Gujarat Border Section) in the State of Madhya Pradesh.

(xxxii)  S.O. 970(E) published in Gazette of India dated the 27th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 4 (Harihar-Haveri Section) in the State of Karnataka.

(xxxiii) S.O. 679(E) published in Gazette of India dated the 23rd March, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 17 in the State of Goa.

(xxxiv)S.O. 755(E) published in Gazette of India dated the 5th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 17 in the State of Goa.

(xxxv)  S.O. 1080(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 26 (Jhansi-Lakhandon Section) in the State of Madhya Pradesh.

(xxxvi)S.O. 1371(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 26 (Jhansi-Lakhandon Section) in the State of Madhya Pradesh.

(xxxvii)                  S.O. 660(E) published in Gazette of India dated the 22nd March, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 215 (Rimuli-Rajamunda Section) in the State of Orissa.

(xxxviii)                S.O. 1373(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 12 Extension (Biaora-MP/Rajasthan Border Section) in the State of Madhya Pradesh.

(xxxix) S.O. 1383(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 86 Extension (Bhopal-Sanchi Section) in the State of Madhya Pradesh.

(xl)          S.O. 1427(E) published in Gazette of India dated the 14th June, 2010, containing corrigendum to the Notification No. S.O. 1015(E) dated the 5th May, 2010.

(xli)        S.O. 1428(E) published in Gazette of India dated the 14th June, 2010, containing corrigendum to the Notification No. S.O. 622(E) (in Hindi version only) dated the 18th April, 2007.

(xlii)       S.O. 1420(E) published in Gazette of India dated the 14th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 26(B) (Umaranala-Madhya Pradesh/Maharashtra State Border Section) in the State of Madhya Pradesh.

(xliii)      S.O. 1454(E) published in Gazette of India dated the 16th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 26 (Jhansi-Lakhanadon Section) in the State of Madhya Pradesh.

(xliv)      S.O. 1595(E) published in Gazette of India dated the 6th July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway Ring Road, Indore (Western Part) in the State of Madhya Pradesh.

(xlv)       S.O. 1596(E) published in Gazette of India dated the 6th July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 26(B) (Amarwara-Chhindwara and Chhindwara Bypass Section) in the State of Madhya Pradesh.

(xlvi)      S.O. 1074(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Indore-MP/Gujarat Border Section) in the State of Madhya Pradesh.

(xlvii)    S.O. 1267(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Indore-MP/Gujarat Border Section) in the State of Madhya Pradesh.

(xlviii)  S.O. 1419(E) published in Gazette of India dated the 14th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 12 (Rajmarg Crossing-Bareli Section) in the State of Madhya Pradesh.

(xlix)      S.O. 1384(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 76 (Jhansi-Khajuraho Section) in the State of Madhya Pradesh.

(l)             S.O. 1380(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 75 (Jhansi-Khajuraho Section) in the State of Madhya Pradesh.

(li)            S.O. 849(E) published in Gazette of India dated the 15th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 6 (Sambalpur-Bargarh-Orissa/Chhatisgarh Border Section) in the State of Orissa.

(lii)          S.O. 1363(E) published in Gazette of India dated the 10th June, 2010, containing corrigendum to the Notification No. S.O. 952(E) dated the 26th April, 2010.

(liii)        S.O. 732(E) published in Gazette of India dated the 1st April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 215 (Panikoili-Rimuli Section) in the State of Orissa.

(liv)        S.O. 848(E) published in Gazette of India dated the 15th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 215 (Rimuli-Rajamunda Section) in the State of Orissa.

(lv)          S.O. 1310(E) published in Gazette of India dated the 3rd June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 200 (Pitiri-Bhuban Section) in the State of Orissa.

(lvi)        S.O. 1459(E) published in Gazette of India dated the 16th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 203 (Darada-Malibarahi Section) in the State of Orissa.

(lvii)       S.O. 1265(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 6 (Sambalpur-Bargarh-Orissa/Chhatishgarh Section) in the State of Orissa.

(lviii)      S.O. 1273(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 6 (Sambalpur-Bargarh-Orissa/Chhatishgarh Section) in the State of Orissa.

(lix)        S.O. 1382(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 203 (Uttarasasan-Patasahanipur Section) in the State of Orissa.

(lx)          S.O. 812(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 6 (Bhandara-Nagpur Section) in the State of Maharashtra.

(lxi)        S.O. 502(E) published in Gazette of India dated the 26th February, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 7 (Madhya Pradesh-Maharastra Border-Nagpur Section including Kamptee-Kanhan bypass) in the State of Maharashtra.

(lxii)       S.O. 834(E) published in Gazette of India dated the 12th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 17 (Kundapur-Surathkal Section) in the State of Karnataka.

(lxiii)      S.O. 967(E) and S.O. 968(E) published in Gazette of India dated the 27th April, 2010, regarding acquisition of land for building, maintenance, management and operation of different stretches of National Highway No. 13 (Bijapur-Hungund Section) in the State of Karnataka.

(lxiv)      S.O. 773(E) published in Gazette of India dated the 7th April, 2010, regarding acquisition of land for building, maintenance, management and operation of construction of by pass to Hubli City connecting National Highway Nos. 218, 63 and 4 in the State of Karnataka.

(lxv)       S.O. 1060(E) published in Gazette of India dated the 12th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 48 (Bangalore-Mangalore Section) in the State of Karnataka.

(lxvi)      S.O. 1061(E) published in Gazette of India dated the 12th May, 2010, regarding acquisition of land for construction of Weigh-in-Motion-cum-Automatic Traffic Counter-cum Classifiers, maintenance, management and operation of National Highway No. 63 in the State of Karnataka.

(lxvii)    S.O. 1089(E) published in Gazette of India dated the 13th May, 2010, making certain amendments in the Notification No. S.O. 1199(E) dated the 12th May, 2009.

(lxviii)  S.O. 1628(E) published in Gazette of India dated the 8th July, 2010, making certain amendments in the Notification No. S.O. 194(E) dated the 2nd March, 2001.

(lxix)      S.O. 1746(E) to S.O. 1749(E) published in Gazette of India dated the 20th July, 2010, regarding acquisition of land for building, maintenance, management and operation in the stretch of land construction of major bridge across river Malaprabha at National Highway No. 218 in the State of Karnataka.

(lxx)       S.O. 756(E) published in Gazette of India dated the 5th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 2 (Varanasi-Aurangabad Section) in the State of Bihar.

(lxxi)      S.O. 890(E) published in Gazette of India dated the 20th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway Nos. 30 and 84 (Patna-Buxar Section) in the State of Bihar.

(lxxii)    S.O. 835(E) published in Gazette of India dated the 12th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 2  (Varanasi-Aurangabad Section) in the State of Bihar.

(lxxiii)   S.O. 665(E) published in Gazette of India dated the 23rd March, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 77  (Muzaffarpur-Sonbarsa Section) in the State of Bihar.

(lxxiv)  S.O. 503(E) published in Gazette of India dated the 26th February, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 77 (Hajipur-Muzaffarpur Section) in the State of Bihar.

(lxxv)    S.O. 1068(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 31D in the State of West Bengal.

(lxxvi)  S.O. 1070(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 84 (Patna-Buxar Section)  in the State of Bihar.

(lxxvii) S.O. 731(E) published in Gazette of India dated the 1st April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 33 (Rargaon-Mahaulia Section)  in the State of Jharkhand.

(lxxviii)                  S.O. 804(E) published in Gazette of India dated the 9th April, 2010, containing corrigendum to the Notification No. 2082(E) dated 11th August, 2009.

(lxxix)   S.O. 797(E) published in Gazette of India dated the 9th April, 2010, making certain amendments in the Notification No. S.O. 3104(E) dated the 4th December, 2009.

(lxxx)    S.O. 1021(E) published in Gazette of India dated the 5th May, 2010, authorising the District  Land Acquisition Officer, Ramgarh, as the competent authority to acquire land for building, maintenance and operation of National Highway No. 33 (Ramgarh bypass) in the State of Jharkhand.

(lxxxi)   S.O. 1424(E) published in Gazette of India dated the 14th June, 2010, making certain amendments in the Notification No. S.O. 1338(E) dated the 20th May, 2009.

(lxxxii) S.O. 1223(E) published in Gazette of India dated the 25th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 33 (Rargaon-Mahaulia Section)  in the State of Jharkhand.

(lxxxiii)                  S.O. 1063(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 33 (Rargaon-Mahaulia Section)  in the State of Jharkhand.

(lxxxiv)                  S.O. 1497(E) published in Gazette of India dated the 21st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 33 (Rargaon-Mahaulia Section)  in the State of Jharkhand.

(lxxxv) S.O. 802(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 34 (Dalkhola Bypass Section)  in the State of West Bengal.

(lxxxvi)                  S.O. 1041(E) published in Gazette of India dated the 10th May, 2010, authorising the Sub-Divisional Officer, Baisi, Purnia, as the competent authority to acquire land for building, maintenance and operation of National Highway Nos. 31 and 34 (Junction of National Highways 31 and 34) in the State of Bihar.

(lxxxvii)                S.O. 810(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 28A in the State of Bihar.

(lxxxviii)               S.O. 1472(E) published in Gazette of India dated the 18th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 30 (Patna-Bakhtiyarpur Section)  in the State of Bihar.

(lxxxix)                  S.O. 1081(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 84 (Patna-Buxar Section)  in the State of Bihar.

(xc)        S.O. 1576(E) published in Gazette of India dated the 2nd July, 2010, making certain amendments in the Notification No. S.O. 1668(E) dated the 8th July, 2009.

(xci)       S.O. 1219(E) published in Gazette of India dated the 25th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 4 (Mulbagal-AP/Karnataka Border Section)  in the State of Karnataka.

(xcii)     S.O. 1422(E) published in Gazette of India dated the 14th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 4 (Tumkur-Harihar Section)  in the State of Karnataka.

(xciii)    S.O. 1367(E) published in Gazette of India dated the 10th June, 2010, making certain amendments in the Notification No. S.O. 810(E) dated the 13th July, 2004.

(xciv)   S.O. 1092(E) published in Gazette of India dated the 14th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 4A (Belgaum-Goa/KNT Boundary Section)  in the State of Karnataka.

(xcv)     S.O. 1571(E) published in Gazette of India dated the 2nd July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 17 in the State of Karnataka.

(xcvi)   S.O. 800(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 6 (Talegaon-Amravati Section)  in the State of Maharashtra.

(xcvii)  S.O. 764(E) published in Gazette of India dated the 6th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 4 (Mulbagal-AP/Karnataka Border Section)  in the State of Karnataka.

(xcviii)                   S.O. 801(E) published in Gazette of India dated the 9th April, 2010, making certain amendments in the Notification No. S.O. 295(E) dated the 14th February, 2007.

(xcix)    S.O. 806(E) published in Gazette of India dated the 9th April, 2010, making certain amendments in the Notification No. S.O. 1535(E) dated the 13th September, 2007.

(c)           S.O. 1418(E) published in Gazette of India dated the 14th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 31D in the State of West Bengal.

(ci)         S.O. 1542(E) published in Gazette of India dated the 25th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 34 (Raiganj-Dalkhola Section) (except Dalkhola Bypass) in the State of West Bengal.

(cii)        S.O. 1573(E) published in Gazette of India dated the 2nd July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 34 (Berhampore-Farakka Section) in the State of West Bengal.

(ciii)       S.O. 1503(E) published in Gazette of India dated the 21st June, 2010, authorising the Additional District Magistrate (L.A.), Uttar Dinajpur District, as the competent authority to acquire land for building, maintenance and operation of National Highway No. 34 in the State of West Bengal.

(civ)       S.O. 1282(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 31C in the State of West Bengal.

(cv)       S.O. 1082(E) published in Gazette of India dated the 13th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 31D in the State of West Bengal.

(cvi)       S.O. 1621(E) published in Gazette of India dated the 8th July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 6 in the State of West Bengal.

(cvii)     S.O. 1376(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 34 (Raiganj-Dalkhola Section) (except Dalkhola bypass) in the State of West Bengal.

(cviii)   S.O. 1706(E) published in Gazette of India dated the 19th July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 33 (Ranchi-Rargaon Section) in the State of Jharkhand.

(cix)       S.O. 1602(E) published in Gazette of India dated the 6th July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 33 (Barhi-Indira Section) in the State of Jharkhand.

(cx)        S.O. 1600(E) published in Gazette of India dated the 6th July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 33 (Ranchi-Rargaon Section) in the State of Jharkhand.

(cxi)       S.O. 1309(E) published in Gazette of India dated the 3rd June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 31 (including construction of bypasses) in the State of Assam.

(cxii)     S.O. 751(E) published in Gazette of India dated the 5th April, 2010, containing corrigendum to the Notification No. S.O. 3112(E) dated the 4th December, 2009.

(cxiii)    S.O. 1199(E) published in Gazette of India dated the 20th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 12 (Deoli-Jhalawar Section) in the State of Rajasthan.

(cxiv)   S.O. 803(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 11 (Bharatpur-Mahua Section) in the State of Rajasthan.

(cxv)     S.O. 1059(E) published in Gazette of India dated the 12th May, 2010, making certain amendments in the Notification No. S.O. 1009(E) dated the 10th November, 2000.

(cxvi)   S.O. 1335(E) published in Gazette of India dated the 7th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 8A (Extension) in the State of Gujarat.

(cxvii)  S.O. 1050(E) published in Gazette of India dated the 10th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 3 (Dholpur-Morena Section) in the State of Rajasthan.

(cxviii)                   S.O. 1601(E) published in Gazette of India dated the 6th July, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 8 (Ahmedabad-Vadodara Section) in the State of Gujarat.

(cxix)    S.O. 1379(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Ahmedabad-Gujarat/MP Border Section) in the State of Gujarat.

(cxx)     S.O. 1276(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 8D (Junagadh Section) in the State of Gujarat.

(cxxi)    S.O. 960(E) and S.O. 961(E) published in Gazette of India dated the 27th April, 2010, regarding acquisition of land for building, maintenance, management and operation of different stretches of National Highway No. 14 (Sirohi Section) in the State of Rajasthan.

(cxxii)  S.O. 885(E) published in Gazette of India dated the 20th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Ahmedabad-Gujarat/MP Border Section) in the State of Gujarat.

(cxxiii)S.O. 1075(E) published in Gazette of India dated the 13th May, 2010, authorising the Special Land Acquisition Officer, Branch-I, Surat, as the competent authority to acquire land for stretching of land from Design Chainage of the proposed Vadodara-Mumbai Expressway Section for building (construction, etc.), maintenance, management and operation of the paid Expressway in the State of Gujarat.

(cxxiv)                   S.O. 1471(E) published in Gazette of India dated the 18th June, 2010, authorising the Special Land Acquisition Officer, Bharuch, as the competent authority to acquire land for stretching of land from Design Chainage of the proposed Vadodara-Mumbai Expressway Section for building (construction, etc.), maintenance, management and operation of the paid Expressway in the State of Gujarat.

(cxxv)  S.O. 1266(E) published in Gazette of India dated the 1st June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Ahmedabad-Gujarat/MP Border Section) in the State of Gujarat.

(cxxvi)                   S.O. 1381(E) published in Gazette of India dated the 10th June, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 8 (Ahmedabad-Vadodara Section) in the State of Gujarat.

(cxxvii)                 S.O. 811(E) published in Gazette of India dated the 9th April, 2010, regarding acquisition of land for building (widening), maintenance, management and operation of National Highway No. 11 (Mahua-Jaipur Section) in the State of Rajasthan.

(cxxviii)                S.O. 1046(E) published in Gazette of India dated the 10th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 59 (Ahmedabad-Gujarat/MP Border Section) in the State of Gujarat.

(cxxix)S.O. 1292(E) published in Gazette of India dated the 1st June, 2010, authorising the Special Land Acquisition Officer, Unit-I Vadodara, as the competent authority to acquire land for stretching of land from Design Chainage of the proposed Vadodara-Mumbai Expressway Section for building (construction, etc.), maintenance, management and operation of the paid Expressway in the State of Gujarat.

(cxxx)  S.O. 895(E) published in Gazette of India dated the 20th April, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 8D (Jetpur Section) in the State of Gujarat.

(cxxxi)S.O. 1013(E) published in Gazette of India dated the 5th May, 2010, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 14 (Pali Section) in the State of Rajasthan.

(Placed in Library, See No. LT 2879/15/10)

 

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