Home / Bare Acts / Central Acts and Rules / Foreign Exchange Laws / Forfeited Deposits Act, 1850

Forfeited Deposits Act, 1850

Forfeited Deposits Act, 1850
1. Repeals.
2. Application of forfeited deposits.
The Forfeited Deposits Act, 1850
(Act No.25 of 1850)
1859
[14th June, 1850.] An Act for the forfeiture to Government of deposits made on incomplete sales of land under 2 Regulation 8, [1819].
[***] Additional Information 6
Preamble. – WHEREAS patnidars [***] fraudulently avail themselves of the [provision in section 9], Regulation 9, 1819, of the Bengal Code [***] that forfeited deposits at sales of land [***] for arrears of rent shall be applied as if they were purchase-money; It is enacted as follows :—
1. Repeals. – [Repealed by the Repealing Act, 1870 (14 of 1870), Section 1 and Schedule Part II.] 2. Application of forfeited deposits. – Any such forfeited deposit shall be applied to defray the expenses of the sale, and the surplus shall be forfeited to Government

Facebook Comments