MAHARASHTRA JEEVAN AUTHORITY ACT, 1976



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, CONDUCT OF BUSINESS, DUTIES View Judgments
  3 ESTABLISHMENT OF 2[THE AUTHORITY] View Judgments
  4 CONSTITUTION OF 1[AUTHORITY] View Judgments
  5 DISQUALIFICATION FOR BEING NON-OFFICIAL MEMBER View Judgments
  6 TERM OF OFFICE OF MEMBERS View Judgments
  6A TEMPORARY ABSENCE OF MEMBERS View Judgments
  7 OTHER PROVISIONS REGARDING MEMBERS View Judgments
  8 OFFICERS AND SERVANTS OF 2[THE AUTHORITY] AND THEIR RECRUITMENT AND CONDITIONS OF SERVICE View Judgments
  9 AUTHENTICATION OF ORDERS ETC. OF 3[THE AUTHORITY] View Judgments
  10 ASSISTANCE OF GOVERNMENT OFFICERS, ETC View Judgments
  11 DELEGATION OF POWERS View Judgments
  12 DISQUALIFICATION FOR PARTICIPATION IN PROCEEDINGS OF 1[THE AUTHORITY] OR COMMITTEE ON ACCOUNT OF INTEREST View Judgments
  13 ACTS NOT TO BE INVALIDATED BY VACANCY, INFORMALITY, ETC View Judgments
  14 DUTIES AND FUNCTIONS OF 1[THE AUTHORITY] View Judgments
  15 POWERS OF 1[THE AUTHORITY] View Judgments
  16 POWERS OF 1[THE AUTHORITY] TO GIVE DIRECTIONS AND TO CALL FOR RETURNS, REPORTS, ETC View Judgments
  title CHAPTER III : VESTING OF PROPERTY, ASSETS, LIABILITIES AND OBLIGATIONS AND TRANSFER OF EMPLOYEES View Judgments
  18 VESTING AND TRANSFER OF PROPERTY TO 2[THE AUTHORITY] View Judgments
  19 DECISION OF THE STATE GOVERNMENT ON THE VESTING OF PROPERTY TO BE FINAL View Judgments
  20 Where any doubt or dispute arises as to whether any property or asset has vested in 1[the Authority under section 18 or any rights, liabilities or obligations have become the rights, liabilities and obligations of 1[the Authority] under that section, such doubt or dispute shall be referred to the State Government, whose decision shall be final View Judgments
  21 THE 2[AUTHORITY TO ASSUME OBLIGATIONS IN RESPECT OF MATTERS TO WHICH THIS ACT APPLIES FOR WATER WORKS TAKEN OVER FROM LOCAL BODIES View Judgments
  22 CO-ORDINATION OF ACTIVITIES OF 1[THE AUTHORITY] AND OTHER LOCAL BODIES View Judgments
  22A POSTING AND APPOINTMENT OF ENGINEERS IN ZILLA PARISHAD, AND MAHARASHTRA JEEVAN AUTHORITY, RESPECTIVELY View Judgments
  22AA POWER OF STATE GOVERNMENT TO DEPUTE GOVERNMENT EMPLOYEES ENTRUSTED TO MAHARASHTRA JEEVAN AUTHORITY TO ZILLA PARISHADS View Judgments
  22AAA PROVISIONS FOR VOLUNTARY ALLOTMENT OR PREMATURE RETIREMENT OF EMPLOYEES FALLING UNDER SECTION 22AA View Judgments
  23 TRANSFER OF 2[CERTAIN] GOVERNMENT EMPLOYEES 1[THE AUTHORITY] View Judgments
  23A POWER OF STATE GOVERNMENT TO DEPUTE CERTAIN GOVERNMENT EMPLOYEES TO 1[THE AUTHORITY] View Judgments
  title CHAPTER IV : CONTRACT, FINANCE, ACCOUNT AND AUDIT View Judgments
  24 CHAPTER IV-CONTRACT, FINANCE, ACCOUNT AND AUDIT View Judgments
  25 2[AUTHORITY FUND View Judgments
  26 OTHER FUNDS OF 1[THE AUTHORITY] View Judgments
  27 GENERAL PRINCIPLES FOR 1[AUTHORITY‚ÄôS] FINANCE View Judgments
  28 GRANTS AND SUBVENTIONS TO 1[THE AUTHORITY] View Judgments
  29 LOANS TO 1[THE AUTHORITY] View Judgments
  30 INITIAL CONTRIBUTION OF GOVERNMENT TO 1[THE AUTHORITY] FUND View Judgments
  31 POWER TO BORROW AND RELEND View Judgments
  32 DEPRECIATION RESERVE View Judgments
  33 GOVERNMENT AS GUARANTOR View Judgments
  34 ACCOUNTS AND AUDIT View Judgments
  title CHAPTER V : FEES AND CHARGES View Judgments
  35 COST OF WATER View Judgments
  36 COST OF DISPOSAL OF WASTE WATER View Judgments
  37 METER RENT AND FEES FOR SERVICES View Judgments
  38 DEPOSITS View Judgments
  39 RECOVERY OF SUMS DUE TO 2[THE AUTHORITY] View Judgments
  title CHAPTER VI : WATER SUPPLY View Judgments
  40 DEFINITION OF SUPPLY OF WATER FOR DOMESTIC PURPOSES View Judgments
  41 WATER SUPPLY FOR DOMESTIC PURPOSES NOT TO BE USED FOR NON-DOMESTIC PURPOSES View Judgments
  42 LICENSED PLUMBERS View Judgments
  43 PROHIBITION OF WASTAGE OF WATER View Judgments
  44 POWER TO CUT OFF WATER SUPPLY View Judgments
  45 PROHIBITION OF CERTAIN OTHER ACTS View Judgments
  title CHAPTER VII : SEWERAGE View Judgments
  46 RIGHT OF OWNER OR OCCUPIER TO OBTAIN SEWER CONNECTION View Judgments
  47 POWER TO REQUIRE OWNER TO HAVE SEWER CONNECTION View Judgments
  48 PROHIBITION OF CONNECTION WITH SEWER WITHOUT PERMISSION View Judgments
  49 PROHIBITION OF CONSTRUCTION OF PRIVATE STREET OR BUILDING OVER SEWER WITHOUT PERMISSION View Judgments
  50 POWER TO AFFIX SHAFT ETC. FOR VENTILATION OF SEWER OR CESS POOL View Judgments
  51 POWER TO EXAMINE AND TEST SEWER ETC. BELIEVED TO BE DEFECTIVE View Judgments
  52 PROHIBITION OF CERTAIN OTHER ACTS View Judgments
  53 POWER OF ENTRY, SURVEY ETC View Judgments
  54 POWER TO DISINFECT TANKS, POOLS AND WELLS View Judgments
  title CHAPTER VIII : PENALTIES AND PROCEDURE View Judgments
  55 GENERAL PENALTY View Judgments
  56 COGNIZANCE OF OFFENCE View Judgments
  57 OFFENCES BY COMPANIES View Judgments
  58 POWER TO ARREST PERSON COMMITTING AN OFFENCE AND REFUSING TO GIVE NAME AND ADDRESS View Judgments
  59 COMPOUNDING OF OFFENCES View Judgments
  title CHAPTER IX : EXTERNAL CONTROL View Judgments
  60 DIRECTIONS TO 1[THE AUTHORITY] ON QUESTIONS OF POLICY View Judgments
  61 ANNUAL REPORT, STATISTICS, RETURNS AND OTHER INFORMATION BY 1[THE AUTHORITY] View Judgments
  title CHAPTER X : MISCELLANEOUS View Judgments
  62 DUTY OF LOCAL BODIES TO ASSIST View Judgments
  63 GENERAL POWER TO PAY COMPENSATION View Judgments
  64 PROTECTION FOR ACTS DONE IN GOOD FAITH View Judgments
  title CHAPTER XI : RULES, REGULATIONS AND BYE-LAWS View Judgments
  65 RULES View Judgments
  66 REGULATIONS View Judgments
  67 BY-LAWS View Judgments