Gujarat Housing Board Act, 1961



w w w . L a w y e r S e r v i c e s . i n

Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgments
  1 Short title extent and commencement View Judgments
  2 Definitions View Judgments
  title CHAPTER II : ESTABLISHMENT OF THE BOARD View Judgments
  3 Incorporation View Judgments
  4 Non applicability of [1] [ * ] Rent Act View Judgments
  5 Constitution of the Board View Judgments
  6 Grant of leave of absence to Chairman View Judgments
  7 Disqualification for appointment on Board View Judgments
  8 Term of office and conditions of service of members View Judgments
  8A Removal of member from office View Judgments
  9 Cessation of membership View Judgments
  10 Vacancie View Judgments
  11 Proceedings presumed to be good and valid View Judgments
  12 Temporary absence of members View Judgments
  13 Appointment of officers and servants View Judgments
  14 Conditions of service of officers and servants View Judgments
  15 Provident Fund View Judgments
  16 General disqualification of all officers and servants View Judgments
  17 Appointment of committees View Judgments
  18 Meetings of Board View Judgments
  19 Procedure of Committees View Judgments
  20 Power to make contracts View Judgments
  21 Execution of contracts View Judgments
  22 Delegation of Board's power to sanction Contracts View Judgments
  23 Further provisions as to execution of contracts View Judgments
  title CHAPTER III : HOUSING SCHEMES View Judgments
  24 Duty of Board to undertake housing scheme View Judgments
  24A Inclusion of area other than Urban area in scheme View Judgments
  25 Matters to be provided for by housing schemes View Judgments
  26 No housing scheme to be made for area included in improvement scheme or be inconsistent with town planning scheme View Judgments
  27 Preparation and submission of annual housing programme, budget and establishment schedule View Judgments
  28 Deleted View Judgments
  29 Sanction to programme and budget View Judgments
  30 Deleted View Judgments
  31 Supplementary programme and budget View Judgments
  32 Variation of programme by board after it is sanctioned View Judgments
  33 Sanctioned housing scheme to be executed View Judgments
  34 Deleted View Judgments
  35 Transfer to, for purposes of housing scheme of land vested in municipal body or local board View Judgments
  36 Compensation in respect of land vested in the board View Judgments
  37 Power of Board to turn or close public street vested in it View Judgments
  38 Reference to Tribunal in case of dispute under section 36 or 37 View Judgments
  39 Vesting in municipal body [1] [* * * * ] of streets laid out or altered and open space provided by the Board under housing scheme View Judgments
  40 Other duties of the board View Judgments
  41 Deleted View Judgments
  42 Reconstitution of plots View Judgments
  43 Power to exempt schemes from provisions of sections 27 to 34 View Judgments
  title CHAPTER IV : ACQUISITION AND DISPOSAL OF LAND View Judgments
  44 Power to purchase or lease by agreement View Judgments
  45 Deleted View Judgments
  46 Deleted View Judgments
  47 Deleted View Judgments
  48 Deleted View Judgments
  49 Power to dispose of land View Judgments
  50 Disputes regarding reconstitution of plots View Judgments
  title CHAPTER V : TRIBUNAL View Judgments
  51 District Judge to be the Tribunal View Judgments
  52 Duties of the Tribunal View Judgments
  53 Deleted View Judgments
  54 Powers of and procedure before Tribunal View Judgments
  55 Decision of Tribunal to be final View Judgments
  title CHAPTER VI : POWER TO EVICT PERSONS FROM BOARD PREMISES View Judgments
  56 Power to evict certain persons from Board premises View Judgments
  57 Power to recover rent or damages as arrears of land revenue View Judgments
  58 Rent to be recovered from salary or wages in certain cases View Judgments
  59 Appeal View Judgments
  60 Bar of Jurisdiction of Civil Courts View Judgments
  title CHAPTER VII : FINANCE, ACCOUNTS AND AUDIT View Judgments
  61 Board's fund View Judgments
  62 Application of the fund View Judgments
  62A Revolving Fund View Judgments
  63 Expenditure in case of urgency View Judgments
  64 Subventions and loans to the Board View Judgments
  65 Power of Board to borrow View Judgments
  66 Accounts and audit View Judgments
  67 Concurrent and special audit of accounts View Judgments
  title CHAPTER VIII : MISCELLANEOUS View Judgments
  68 Reports View Judgments
  69 Other statements and returns View Judgments
  70 Powers of entry View Judgments
  71 Notice of suit against Board View Judgments
  72 Quinquennial valuation of assests and liabilities of the Board View Judgments
  72A Power of Board to construct building untended for public purpose on behalf of Government, Local authority or Corporation owned or controlled by Government [1] [or co-operative society] View Judgments
  73 Power to make rules View Judgments
  74 Regulation View Judgments
  75 Power to make bye-laws View Judgments
  76 Penalty for contravention of bye-laws View Judgments
  77 Penalty for obstructing etc View Judgments
  78 Penalty for obstructing exercise of powers under Chapter VI View Judgments
  79 Authority for prosecution View Judgments
  80 Members, officers and servants of the Board to be public servants View Judgments
  81 Protection of action taken under this Act View Judgments
  82 Governments powers to give directions to Board View Judgments
  83 Default in performance of duty View Judgments
  84 Dissolution of the Board View Judgments
  85 Amendments of Bom. XXXI of 1948 View Judgments
  86 Repeal and consequential provisions View Judgments
  87 Savings View Judgments
  Omit Please