West Bengal Panchayat Act, 1973



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

Section
Section Title
  INTRODUCTION
  PREAMBLE
  title PART I : PRELIMINARY View Judgments
  title CHAPTER I : PRELIMINARY View Judgments
  1 Short title, extent and commencement View Judgments
  2 Definitions View Judgments
  title PART II : GRAM PANCHAYAT View Judgments
  title CHAPTER II : CONSTITUTION OF GRAM PANCHAYAT View Judgments
  3 Gram View Judgments
  4 Gram Panchayat and its constitution View Judgments
  5 Effect of alteration of the area of a Gram View Judgments
  6 Effect of inclusion of a Gram or part thereof in municipality, etc View Judgments
  6A Constitution of Gram Panchayat comprising whole or part of area of Municipality View Judgments
  7 Term of office of members of Gram Panchayat View Judgments
  7A General election to Gram Panchayat View Judgments
  8 Disqualifications of members of Gram Panchayat View Judgments
  9 Pradhan and Upa-Pradhan View Judgments
  9A Penalty for default View Judgments
  10 Resignation of Pradhan or Upa-Pradhan or a member View Judgments
  11 Removal of member of Gram Panchayat View Judgments
  12 Removal of Pradhan and Up-Pradhan View Judgments
  13 Filling of casual vacancy in the office of Pradhan or Upa-Pradhan View Judgments
  14 Filling of casual vacancy in place of a member of Gram Panchayat View Judgments
  15 Term of office of Pradhan, Upa-Pradhan or member filling casual vacancy View Judgments
  16 Meetings of Gram Panchayat View Judgments
  16A Meetings of the Gram Sansad View Judgments
  16B Public meeting of the Gram Sabha View Judgments
  17 List of business to be transacted at a meeting View Judgments
  17A Transaction of business at Gram Sans ad meeting View Judgments
  18 Report on the work of Gram Panchayat View Judgments
  title CHAPTER III : POWERS AND DUTIES OF GRAM PANCHAYAT View Judgments
  19 Obligatory duties of Gram Panchayat View Judgments
  20 Other duties of Gram Panchayat View Judgments
  21 Discretionary duties of Gram Panchayat View Judgments
  22 State Government to place funds . necessary for the performance of functions and duties under section 20 or 21 at the disposal of the Gram Panchayat View Judgments
  23 Control of building operation View Judgments
  24 Improvement of sanitation View Judgments
  25 Power of Gram Panchayat over public streets, waterways and other matters View Judgments
  26 Power of Gram Panchayat in respect of polluted water-supply View Judgments
  27 Power of Gram Panchayat to prevent growth of water-hyacinth or other weed which may pollute water View Judgments
  28 Emergent power on outbreak of epidemic View Judgments
  29 Power of recovery of cost for work carried out by Gram Panchayat on failure of any person View Judgments
  30 Joint Committees View Judgments
  31 Delegation of functions by Zilla Parishad View Judgments
  32 Delegation of functions of Gram Panchayat to its Pradhan View Judgments
  32A Constitution of Upa-Samitis and delegation of powers, functions and duties of Gram Panchayats to the Upa-Samitis View Judgments
  33 Gram Panchayat may manage estates and interests vested in the State View Judgments
  34 Powers, functions and duties of Pradhan and Upa-Pradhan View Judgments
  title CHAPTER IV : ESTABLISHMENT OF GRAM PANCHAYAT View Judgments
  35 Secretary of the Gram Panchayat View Judgments
  36 Staff of the Gram Panchayat View Judgments
  36A Exercise of powers, etc. by the officers and employees View Judgments
  title CHAPTER V : DAGADARS, CHOWKIDARS AND GRAM PANCHAYAT KARMEES (Substituted by s. 9 (a) of the West Bengal Panchayat (Amendment) Act, 1995 (West Ben. Act II of 1995) , w. r. e. f. 28. 12. 1994, for the words "Defadars and Chowkidars". ) View Judgments
  37 Dafadars, Chowkidars and Gram Panchayat Karmees View Judgments
  38 State Government may contribute cost of maintenance View Judgments
  39 Powers and duties of Chowkidars, Dafadars and Gram Panchayat Karmees View Judgments
  40 Arrested person to be taken to police-station View Judgments
  title CHAPTER VI :PROPERTY AND FUND View Judgments
  41 Power to acquire, hold and dispose of property View Judgments
  42 Vesting of public properties in Gram Panchayat View Judgments
  43 Allocation of properties to Gram Panchayat View Judgments
  44 Acquisition of land for Gram Panchayat View Judgments
  45 Gram Panchayat Fund View Judgments
  46 Imposition of tax by Gram Panchayat View Judgments
  47 Levy of rates and fees View Judgments
  47A Power to borrow money View Judgments
  48 Budget of the Gram Panchayat View Judgments
  49 Supplementary Budget View Judgments
  50 Accounts View Judgments
  title CHAPTER VII : NYAYA PANCHAYATS View Judgments
  51 Constitution of Nyaya Panchayat View Judgments
  52 Criminal jurisdiction View Judgments
  53 How case may be instituted View Judgments
  54 Power to dismiss or refuse to entertain petition View Judgments
  55 Dismissal for default View Judgments
  56 Proceeding preliminary to trial View Judgments
  57 Compounding of offences View Judgments
  58 Bar to appeal View Judgments
  59 Power to impose fine or to award compensation View Judgments
  60 Release after admonition or on probation of good conduct View Judgments
  61 Civil jurisdiction View Judgments
  62 Suits not to be tried View Judgments
  63 Suits to include whole claim View Judgments
  64 Local limit of jurisdiction View Judgments
  65 How suit may be instituted View Judgments
  66 Dismissal of suits barred by limitation, etc View Judgments
  67 Dismissal of suits for default View Judgments
  68 Summons to defendant to appear View Judgments
  69 Ex parte decision View Judgments
  70 No order to be set aside without notice to opposite party View Judgments
  71 Power to determine parties View Judgments
  72 Decision of suit View Judgments
  73 Installments View Judgments
  74 Decision to be final but power to Munsif to order retrial View Judgments
  75 Death of parties View Judgments
  76 Effect of decision on questions of title, etc View Judgments
  77 Procedure for Nyaya Panchayat View Judgments
  78 Bar to trial of case of suit in which a Panchayat or its member is interested View Judgments
  79 Withdrawal or transfer of case or suit View Judgments
  80 Certain suits and cases not to be tried View Judgments
  81 Inspection View Judgments
  82 Attendance of witnesses View Judgments
  83 Appearance of parties View Judgments
  84 Legal practitioners not to practise View Judgments
  85 Appearance of woman View Judgments
  86 Power to issue Commission View Judgments
  87 Trial of suit triable by more than one Nyaya Panchayat View Judgments
  88 Realisation of fees and execution of decrees View Judgments
  89 Registers and records View Judgments
  90 Resignation by member of Nyaya Panchayat and filling of casual vacancy View Judgments
  91 Removal of members of Nyaya Panchayat View Judgments
  92 Reference to Sessions Judge, etc View Judgments
  title PART III : PANCHAYAT SAMITI View Judgments
  title CHAPTER VIII : CONSTITUTION OF PANCHAYAT SAMITI View Judgments
  93 Block View Judgments
  94 Panchayat Samiti and its constitution View Judgments
  95 Effect of the alteration of the area of a Block View Judgments
  95A Effect of inclusion of any area of Block in any area of Municipality View Judgments
  96 Office of members of Panchayat Samiti View Judgments
  96A Omitted View Judgments
  97 Disqualifications of members of Panchayat Samiti View Judgments
  98 Sabhapati and Sahakari Sabhapati View Judgments
  99 Resignation of Sabhapati, Sahakari Sabhapati or a member View Judgments
  100 Removal of member of Panchayat Samiti View Judgments
  101 Removal of Sabhapati or Sahakari Sabhapati View Judgments
  102 Filling of casual vacancy in the office of Sabhapati or Sahakari Sabhapati View Judgments
  103 Filling of casual vacancy in the office of a member of Panchayat Samiti View Judgments
  104 Term of office of Sabhapati, Sahakari Sabhapati or member filling casual vacancy View Judgments
  105 Meetings of a Panchayat Samiti View Judgments
  106 List of business to be transacted at a meeting View Judgments
  107 Report on the work of Panchayat Samiti View Judgments
  108 Block Development Officer to attend meeting View Judgments
  title CHAPTER IX : POWERS AND DUTIES OF PANCHAYAT SAMITI View Judgments
  109 Powers of Panchayat Samiti View Judgments
  110 State Government may place other property under Panchayat Samiti View Judgments
  111 Power of Panchayat Samiti to transfer roads or properties to the State Government or the Zilla Parishad or a Gram Panchayat [1] View Judgments
  112 Panchayat Samiti may take over works View Judgments
  113 Power of Panchayat Samiti to divert, discontinue or close road View Judgments
  114 Vesting Panchayat Samiti with certain powers View Judgments
  114A Development Plan in respect of any area of Panchayat Samiti View Judgments
  115 Powers of supervision by Panchayat Samiti over the Gram Panchayats, etc View Judgments
  115A Block Sansad and its constitution View Judgments
  116 Powers to prohibit certain offensive and dangerous trades without licence and to levy fee View Judgments
  117 Power of Panchayat Samiti to grant licence for hat or market View Judgments
  118 Powers, functions and duties of Sabhapati and Sahakari Sabhapati View Judgments
  title CHAPTER X : ESTABLISHMENT OF THE PANCHAYAT SAMITI View Judgments
  119 Staff of the Panchayat Samiti View Judgments
  120 Placing the services of State Government officers at the disposal of the Panchayat Samiti View Judgments
  121 Control and punishment of the staff of the Panchayat Samiti View Judgments
  122 Appeal View Judgments
  123 Exercise of powers, etc. , by the officers and employees View Judgments
  title CHAPTER XI : STHAYEE SAMITIS OF THE PANCHAYAT SAMITIS View Judgments
  124 Sthayee Samitis View Judgments
  125 Karmadhyaksha and Secretary View Judgments
  126 Resignation View Judgments
  127 Casual vacancy View Judgments
  title CHAPTER XIA : SAMANWAY SAMITI OF OFFICE BEARERS AND KARMADHYAKSHAS (Chapter XIA containing section 127A inserted bys. 35, of the West Bengal Panchayat (Amendment) Act, 1984 (West Ben. Act XXXVII of 1984).) View Judgments
  127A Omitted View Judgments
  title CHAPTER XII : PROPERTY AND FUND View Judgments
  128 Power to acquire, hold and dispose of property View Judgments
  129 Works constructed by a Panchayat Samiti to vest in it View Judgments
  130 Allocation of properties to Panchayat Samiti View Judgments
  131 Acquisition of land for Panchayat Samiti View Judgments
  132 Panchayat Samiti Fund View Judgments
  133 Levy of tolls, rates and fees View Judgments
  134 Scales of tolls, etc. to be provided by bye-laws View Judgments
  135 Panchayat Samiti may raise loans and create sinking fund View Judgments
  135A Panchayat Samiti may borrow money View Judgments
  136 Budget of the Panchayat Samiti View Judgments
  137 Expenditure View Judgments
  138 Supplementary budget View Judgments
  139 Accounts View Judgments
  title PART IV : ZILLA PARISHAD View Judgments
  title CHAPTER XIII : CONSTITUTION OF ZILLA PARISHAD View Judgments
  140 Zilla Parishad and its constitutions View Judgments
  141 Term of office of members of Zilla Parishad View Judgments
  141A Omitted View Judgments
  142 Disqualifications of members of Zilla Parishad View Judgments
  143 Sabhadhipati and Sahakari Sabhadhipati View Judgments
  144 Resignation of Sabhadhipati and Sahakari Sabhadhipati or a member View Judgments
  145 Removal of member of Zilla Parishad View Judgments
  146 Removal of Sabhadhipati and Sahakari Sabhadhipati View Judgments
  147 Filling of casual vacancies in the office ofSabhadhipati or Sahakari Sabhadhipati View Judgments
  148 Filling of casual vacancy in the place of an elected member View Judgments
  149 Term of office of Sabhadhipati, Sahakari Sabhadhipati or member filling casual vacancy View Judgments
  150 Meetings of Zilla Parishad View Judgments
  151 List of business to be transacted at a meeting View Judgments
  152 Report on the work of Zilla Parishad View Judgments
  title CHAPTER XIV : POWERS, FUNCTIONS AND DUTIES OF ZILLA PARISHAD View Judgments
  153 Powers of Zilla Parishad View Judgments
  154 Zilla Parishad to have powers of Magistrate in district to which the Vaccination Act extends View Judgments
  155 State Government may place other property under Zilla Parishad View Judgments
  156 Control and maintenance of roads which run through a municipality View Judgments
  157 Zilla Parishad may take over works View Judgments
  158 Power of Zilla Parishad to divert, discontinue or close road View Judgments
  159 Power of Zilla Parishad to transfer roads to the State Government or Panchayat Samiti View Judgments
  160 Vesting of Zilla Parishad with certain powers View Judgments
  161 Joint execution of schemes by two or more Zilla Parishads View Judgments
  162 Power of Zilla Parishad to grant licence for fair or mela View Judgments
  163 Power of supervision by Zilla Parishad over the Panchayat Samitis, etc View Judgments
  163A Zilla Sansad and its constitution View Judgments
  164 Exemption of Sabhadhipati and members of Zilla Parishad from attending registration office View Judgments
  165 Powers, functions and duties of Sabhadhipati and Sahakari Sabhadhipati View Judgments
  title CHAPTER XV : ESTABLISHMENT OF THE ZILLA PARISHAD View Judgments
  166 Staff of the Zilla Parishad View Judgments
  167 Placing the services of State Government officers at the disposal of the Zilla Parishad View Judgments
  168 Control and punishment of the staff of the Zilla Parishad View Judgments
  169 Appeal View Judgments
  170 Exercise of powers, etc. , by the officers and employees View Judgments
  title CHAPTER XVI : STHAYEE SAMITIS OF THE ZILLA PARISHAD View Judgments
  171 Sthayee Samiti View Judgments
  172 Karmadhyaksha and Secretary View Judgments
  173 Resignation View Judgments
  174 Casual vacancy View Judgments
  title CHAPTER XVIA : SAMANWAY SAMITI OF OFFICE BEARERS AND KARMADHYAKSHAS (Inserted by s. 51, of the West Bengal Panchayat (Amendment) Act, 1984 (West Ben. Act XXXVIII of 1984).) View Judgments
  174A Omitted View Judgments
  title CHAPTER XVII : PROPERTY AND FUND View Judgments
  175 Power to acquire, hold and dispose of property View Judgments
  176 Works constructed by a Zilla Parishad to vest in it View Judgments
  177 Allocation of properties to Zilla Parishad View Judgments
  178 Acquisition of land for Zilla Parishad View Judgments
  179 Zilla Parishad Fund View Judgments
  180 Proceeds of road cess and public works cess to be credited to the Zilla Parishad Fund View Judgments
  181 Levy of tolls, fees and rates View Judgments
  182 Zilla Parishad may raise loans and create a sinking fund View Judgments
  182A Zilla Parishad may borrow money View Judgments
  183 Budget of the Zilla Parishad View Judgments
  184 Supplementary budget View Judgments
  185 Accounts View Judgments
  title CHAPTER XVIIA : SPECIAL PROVISION FOR THE DISTRICT OF DARJEELING (Inserted by s. 19 of the West Bengal Panchayat (Amendment) Act, 1988 (West Ben. Act XX of 1988).) View Judgments
  185A Zilla Parishad for Darjeeling to stand dissolved and consequences of dissolution View Judgments
  185B Mahakuma Parishad View Judgments
  title PART V View Judgments
  title CHAPTER XVIII : AUDIT View Judgments
  186 Audit of accounts of fund View Judgments
  187 Submission of accounts to audit View Judgments
  188 Powers of auditors View Judgments
  189 Penalty View Judgments
  190 Audit report View Judgments
  191 Action on audit report View Judgments
  192 Power of auditor to surcharge, etc View Judgments
  192A Person making or authorising illegal payment to be removed View Judgments
  193 Appeal View Judgments
  194 Payment of certified sums View Judgments
  195 Certain costs and expenses payable out of funds View Judgments
  196 Certain expenses not chargeable to funds without previous sanction View Judgments
  196A Internal audit of accounts View Judgments
  196B Special audit of accounts View Judgments
  title PART VI : MISCELLANEOUS View Judgments
  title CHAPTER XIX. View Judgments
  193 Appeal View Judgments
  194 Payment of certified sums View Judgments
  195 Certain costs and expenses payable out of funds View Judgments
  196 Certain expenses not chargeable to funds without previous sanction View Judgments
  196A Internal audit of accounts View Judgments
  196B Special audit of accounts View Judgments
  title PART VI : MISCELLANEOUS View Judgments
  title CHAPTER XIX : MISCELLANEOUS View Judgments
  197 Oath or affirmation View Judgments
  197A Majority of members elected to function when in a constituency poll is countermanded or not held View Judgments
  197B Cessation of membership on inclusion of a constituency in Municipality etc View Judgments
  198 Validation View Judgments
  199 Members, officers and employees to be public servants View Judgments
  200 Indemnity View Judgments
  201 Reference of dispute View Judgments
  202 Omitted View Judgments
  202A Bar to simultaneous membership View Judgments
  203 Omitted View Judgments
  204 Omitted View Judgments
  205 Inspection View Judgments
  206 Delegation View Judgments
  206A Finance Commission View Judgments
  207 Transfer of institution View Judgments
  207A State Government to place officers and employees at the disposal of Gram Panchayat, Panchayat Samiti and Zilla Parishad View Judgments
  207B Transfer of powers, functions and duties View Judgments
  208 Period of limitation for suits View Judgments
  209 Power of State Government to rescind or suspend resolution of a Gram Panchayat, Panchayat Samiti or Zilla Parishad View Judgments
  210 Omitted View Judgments
  211 Power of State Planning Board and the District Planning Committee View Judgments
  212 Directions by State Government View Judgments
  213 Power to remove Pradhan, Upa-Pradhan, Sabhapati, Sahakari Sabhapati, Sabhadhipati and Sahakari Sabhadhipati View Judgments
  213A Disqualification on change of political party by Members of Panchayats View Judgments
  213B Suspension of Members of Panchayats View Judgments
  214 Powers of State Government to supersede a Gram Panchayat, Panchayat Samiti or Zilla Parishad View Judgments
  214A District Council View Judgments
  215 Consequences of supersession View Judgments
  216 Special provisions in case of prohibitory orders from Courts View Judgments
  217 Transitory provisions View Judgments
  218 Repeal View Judgments
  219 Vesting View Judgments
  220 Prosecution View Judgments
  221 Recovery of arrears View Judgments
  222 Omitted View Judgments
  223 Bye-laws View Judgments
  224 Power to make rules View Judgments
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  INTRODUCTION
  PREAMBLE
  title PART I : PRELIMINARY View Judgments
  title CHAPTER I : PRELIMINARY View Judgments
  1 Short title, extent and commencement View Judgments
  2 Definitions View Judgments
  title PART II : GRAM PANCHAYAT View Judgments
  title CHAPTER II : CONSTITUTION OF GRAM PANCHAYAT View Judgments
  3 Gram View Judgments
  4 Gram Panchayat and its constitution View Judgments
  5 Effect of alteration of the area of a Gram View Judgments
  6 Effect of inclusion of a Gram or part thereof in municipality, etc View Judgments
  6A Constitution of Gram Panchayat comprising whole or part of area of Municipality View Judgments
  7 Term of office of members of Gram Panchayat View Judgments
  7A General election to Gram Panchayat View Judgments
  8 Disqualifications of members of Gram Panchayat View Judgments
  9 Pradhan and Upa-Pradhan View Judgments
  9A Penalty for default View Judgments
  10 Resignation of Pradhan or Upa-Pradhan or a member View Judgments
  11 Removal of member of Gram Panchayat View Judgments
  12 Removal of Pradhan and Up-Pradhan View Judgments
  13 Filling of casual vacancy in the office of Pradhan or Upa-Pradhan View Judgments
  14 Filling of casual vacancy in place of a member of Gram Panchayat View Judgments
  15 Term of office of Pradhan, Upa-Pradhan or member filling casual vacancy View Judgments
  16 Meetings of Gram Panchayat View Judgments
  16A Meetings of the Gram Sansad View Judgments
  16B Public meeting of the Gram Sabha View Judgments
  17 List of business to be transacted at a meeting View Judgments
  17A Transaction of business at Gram Sans ad meeting View Judgments
  18 Report on the work of Gram Panchayat View Judgments
  title CHAPTER III : POWERS AND DUTIES OF GRAM PANCHAYAT View Judgments
  19 Obligatory duties of Gram Panchayat View Judgments
  20 Other duties of Gram Panchayat View Judgments
  21 Discretionary duties of Gram Panchayat View Judgments
  22 State Government to place funds . necessary for the performance of functions and duties under section 20 or 21 at the disposal of the Gram Panchayat View Judgments
  23 Control of building operation View Judgments
  24 Improvement of sanitation View Judgments
  25 Power of Gram Panchayat over public streets, waterways and other matters View Judgments
  26 Power of Gram Panchayat in respect of polluted water-supply View Judgments
  27 Power of Gram Panchayat to prevent growth of water-hyacinth or other weed which may pollute water View Judgments
  28 Emergent power on outbreak of epidemic View Judgments
  29 Power of recovery of cost for work carried out by Gram Panchayat on failure of any person View Judgments
  30 Joint Committees View Judgments
  31 Delegation of functions by Zilla Parishad View Judgments
  32 Delegation of functions of Gram Panchayat to its Pradhan View Judgments
  32A Constitution of Upa-Samitis and delegation of powers, functions and duties of Gram Panchayats to the Upa-Samitis View Judgments
  33 Gram Panchayat may manage estates and interests vested in the State View Judgments
  34 Powers, functions and duties of Pradhan and Upa-Pradhan View Judgments
  title CHAPTER IV : ESTABLISHMENT OF GRAM PANCHAYAT View Judgments
  35 Secretary of the Gram Panchayat View Judgments
  36 Staff of the Gram Panchayat View Judgments
  36A Exercise of powers, etc. by the officers and employees View Judgments
  title CHAPTER V : DAGADARS, CHOWKIDARS AND GRAM PANCHAYAT KARMEES (Substituted by s. 9 (a) of the West Bengal Panchayat (Amendment) Act, 1995 (West Ben. Act II of 1995) , w. r. e. f. 28. 12. 1994, for the words "Defadars and Chowkidars". ) View Judgments
  37 Dafadars, Chowkidars and Gram Panchayat Karmees View Judgments
  38 State Government may contribute cost of maintenance View Judgments
  39 Powers and duties of Chowkidars, Dafadars and Gram Panchayat Karmees View Judgments
  40 Arrested person to be taken to police-station View Judgments
  title CHAPTER VI :PROPERTY AND FUND View Judgments
  41 Power to acquire, hold and dispose of property View Judgments
  42 Vesting of public properties in Gram Panchayat View Judgments
  43 Allocation of properties to Gram Panchayat View Judgments
  44 Acquisition of land for Gram Panchayat View Judgments
  45 Gram Panchayat Fund View Judgments
  46 Imposition of tax by Gram Panchayat View Judgments
  47 Levy of rates and fees View Judgments
  47A Power to borrow money View Judgments
  48 Budget of the Gram Panchayat View Judgments
  49 Supplementary Budget View Judgments
  50 Accounts View Judgments
  title CHAPTER VII : NYAYA PANCHAYATS View Judgments
  51 Constitution of Nyaya Panchayat View Judgments
  52 Criminal jurisdiction View Judgments
  53 How case may be instituted View Judgments
  54 Power to dismiss or refuse to entertain petition View Judgments
  55 Dismissal for default View Judgments
  56 Proceeding preliminary to trial View Judgments
  57 Compounding of offences View Judgments
  58 Bar to appeal View Judgments
  59 Power to impose fine or to award compensation View Judgments
  60 Release after admonition or on probation of good conduct View Judgments
  61 Civil jurisdiction View Judgments
  62 Suits not to be tried View Judgments
  63 Suits to include whole claim View Judgments
  64 Local limit of jurisdiction View Judgments
  65 How suit may be instituted View Judgments
  66 Dismissal of suits barred by limitation, etc View Judgments
  67 Dismissal of suits for default View Judgments
  68 Summons to defendant to appear View Judgments
  69 Ex parte decision View Judgments
  70 No order to be set aside without notice to opposite party View Judgments
  71 Power to determine parties View Judgments
  72 Decision of suit View Judgments
  73 Installments View Judgments
  74 Decision to be final but power to Munsif to order retrial View Judgments
  75 Death of parties View Judgments
  76 Effect of decision on questions of title, etc View Judgments
  77 Procedure for Nyaya Panchayat View Judgments
  78 Bar to trial of case of suit in which a Panchayat or its member is interested View Judgments
  79 Withdrawal or transfer of case or suit View Judgments
  80 Certain suits and cases not to be tried View Judgments
  81 Inspection View Judgments
  82 Attendance of witnesses View Judgments
  83 Appearance of parties View Judgments
  84 Legal practitioners not to practise View Judgments
  85 Appearance of woman View Judgments
  86 Power to issue Commission View Judgments
  87 Trial of suit triable by more than one Nyaya Panchayat View Judgments
  88 Realisation of fees and execution of decrees View Judgments
  89 Registers and records View Judgments
  90 Resignation by member of Nyaya Panchayat and filling of casual vacancy View Judgments
  91 Removal of members of Nyaya Panchayat View Judgments
  92 Reference to Sessions Judge, etc View Judgments
  title PART III : PANCHAYAT SAMITI View Judgments
  title CHAPTER VIII : CONSTITUTION OF PANCHAYAT SAMITI View Judgments
  93 Block View Judgments
  94 Panchayat Samiti and its constitution View Judgments
  95 Effect of the alteration of the area of a Block View Judgments
  95A Effect of inclusion of any area of Block in any area of Municipality View Judgments
  96 Office of members of Panchayat Samiti View Judgments
  96A Omitted View Judgments
  97 Disqualifications of members of Panchayat Samiti View Judgments
  98 Sabhapati and Sahakari Sabhapati View Judgments
  99 Resignation of Sabhapati, Sahakari Sabhapati or a member View Judgments
  100 Removal of member of Panchayat Samiti View Judgments
  101 Removal of Sabhapati or Sahakari Sabhapati View Judgments
  102 Filling of casual vacancy in the office of Sabhapati or Sahakari Sabhapati View Judgments
  103 Filling of casual vacancy in the office of a member of Panchayat Samiti View Judgments
  104 Term of office of Sabhapati, Sahakari Sabhapati or member filling casual vacancy View Judgments
  105 Meetings of a Panchayat Samiti View Judgments
  106 List of business to be transacted at a meeting View Judgments
  107 Report on the work of Panchayat Samiti View Judgments
  108 Block Development Officer to attend meeting View Judgments
  title CHAPTER IX : POWERS AND DUTIES OF PANCHAYAT SAMITI View Judgments
  109 Powers of Panchayat Samiti View Judgments
  110 State Government may place other property under Panchayat Samiti View Judgments
  111 Power of Panchayat Samiti to transfer roads or properties to the State Government or the Zilla Parishad or a Gram Panchayat [1] View Judgments
  112 Panchayat Samiti may take over works View Judgments
  113 Power of Panchayat Samiti to divert, discontinue or close road View Judgments
  114 Vesting Panchayat Samiti with certain powers View Judgments
  114A Development Plan in respect of any area of Panchayat Samiti View Judgments
  115 Powers of supervision by Panchayat Samiti over the Gram Panchayats, etc View Judgments
  115A Block Sansad and its constitution View Judgments
  116 Powers to prohibit certain offensive and dangerous trades without licence and to levy fee View Judgments
  117 Power of Panchayat Samiti to grant licence for hat or market View Judgments
  118 Powers, functions and duties of Sabhapati and Sahakari Sabhapati View Judgments
  title CHAPTER X : ESTABLISHMENT OF THE PANCHAYAT SAMITI View Judgments
  119 Staff of the Panchayat Samiti View Judgments
  120 Placing the services of State Government officers at the disposal of the Panchayat Samiti View Judgments
  121 Control and punishment of the staff of the Panchayat Samiti View Judgments
  122 Appeal View Judgments
  123 Exercise of powers, etc. , by the officers and employees View Judgments
  title CHAPTER XI : STHAYEE SAMITIS OF THE PANCHAYAT SAMITIS View Judgments
  124 Sthayee Samitis View Judgments
  125 Karmadhyaksha and Secretary View Judgments
  126 Resignation View Judgments
  127 Casual vacancy View Judgments
  title CHAPTER XIA : SAMANWAY SAMITI OF OFFICE BEARERS AND KARMADHYAKSHAS (Chapter XIA containing section 127A inserted bys. 35, of the West Bengal Panchayat (Amendment) Act, 1984 (West Ben. Act XXXVII of 1984).) View Judgments
  127A Omitted View Judgments
  title CHAPTER XII : PROPERTY AND FUND View Judgments
  128 Power to acquire, hold and dispose of property View Judgments
  129 Works constructed by a Panchayat Samiti to vest in it View Judgments
  130 Allocation of properties to Panchayat Samiti View Judgments
  131 Acquisition of land for Panchayat Samiti View Judgments
  132 Panchayat Samiti Fund View Judgments
  133 Levy of tolls, rates and fees View Judgments
  134 Scales of tolls, etc. to be provided by bye-laws View Judgments
  135 Panchayat Samiti may raise loans and create sinking fund View Judgments
  135A Panchayat Samiti may borrow money View Judgments
  136 Budget of the Panchayat Samiti View Judgments
  137 Expenditure View Judgments
  138 Supplementary budget View Judgments
  139 Accounts View Judgments
  title PART IV : ZILLA PARISHAD View Judgments
  title CHAPTER XIII : CONSTITUTION OF ZILLA PARISHAD View Judgments
  140 Zilla Parishad and its constitutions View Judgments
  141 Term of office of members of Zilla Parishad View Judgments
  141A Omitted View Judgments
  142 Disqualifications of members of Zilla Parishad View Judgments
  143 Sabhadhipati and Sahakari Sabhadhipati View Judgments
  144 Resignation of Sabhadhipati and Sahakari Sabhadhipati or a member View Judgments
  145 Removal of member of Zilla Parishad View Judgments
  146 Removal of Sabhadhipati and Sahakari Sabhadhipati View Judgments
  147 Filling of casual vacancies in the office ofSabhadhipati or Sahakari Sabhadhipati View Judgments
  148 Filling of casual vacancy in the place of an elected member View Judgments
  149 Term of office of Sabhadhipati, Sahakari Sabhadhipati or member filling casual vacancy View Judgments
  150 Meetings of Zilla Parishad View Judgments
  151 List of business to be transacted at a meeting View Judgments
  152 Report on the work of Zilla Parishad View Judgments
  title CHAPTER XIV : POWERS, FUNCTIONS AND DUTIES OF ZILLA PARISHAD View Judgments
  153 Powers of Zilla Parishad View Judgments
  154 Zilla Parishad to have powers of Magistrate in district to which the Vaccination Act extends View Judgments
  155 State Government may place other property under Zilla Parishad View Judgments
  156 Control and maintenance of roads which run through a municipality View Judgments
  157 Zilla Parishad may take over works View Judgments
  158 Power of Zilla Parishad to divert, discontinue or close road View Judgments
  159 Power of Zilla Parishad to transfer roads to the State Government or Panchayat Samiti View Judgments
  160 Vesting of Zilla Parishad with certain powers View Judgments
  161 Joint execution of schemes by two or more Zilla Parishads View Judgments
  162 Power of Zilla Parishad to grant licence for fair or mela View Judgments
  163 Power of supervision by Zilla Parishad over the Panchayat Samitis, etc View Judgments
  163A Zilla Sansad and its constitution View Judgments
  164 Exemption of Sabhadhipati and members of Zilla Parishad from attending registration office View Judgments
  165 Powers, functions and duties of Sabhadhipati and Sahakari Sabhadhipati View Judgments
  title CHAPTER XV : ESTABLISHMENT OF THE ZILLA PARISHAD View Judgments
  166 Staff of the Zilla Parishad View Judgments
  167 Placing the services of State Government officers at the disposal of the Zilla Parishad View Judgments
  168 Control and punishment of the staff of the Zilla Parishad View Judgments
  169 Appeal View Judgments
  170 Exercise of powers, etc. , by the officers and employees View Judgments
  title CHAPTER XVI : STHAYEE SAMITIS OF THE ZILLA PARISHAD View Judgments
  171 Sthayee Samiti View Judgments
  172 Karmadhyaksha and Secretary View Judgments
  173 Resignation View Judgments
  174 Casual vacancy View Judgments
  title CHAPTER XVIA : SAMANWAY SAMITI OF OFFICE BEARERS AND KARMADHYAKSHAS (Inserted by s. 51, of the West Bengal Panchayat (Amendment) Act, 1984 (West Ben. Act XXXVIII of 1984).) View Judgments
  174A Omitted View Judgments
  title CHAPTER XVII : PROPERTY AND FUND View Judgments
  175 Power to acquire, hold and dispose of property View Judgments
  176 Works constructed by a Zilla Parishad to vest in it View Judgments
  177 Allocation of properties to Zilla Parishad View Judgments
  178 Acquisition of land for Zilla Parishad View Judgments
  179 Zilla Parishad Fund View Judgments
  180 Proceeds of road cess and public works cess to be credited to the Zilla Parishad Fund View Judgments
  181 Levy of tolls, fees and rates View Judgments
  182 Zilla Parishad may raise loans and create a sinking fund View Judgments
  182A Zilla Parishad may borrow money View Judgments
  183 Budget of the Zilla Parishad View Judgments
  184 Supplementary budget View Judgments
  185 Accounts View Judgments
  title CHAPTER XVIIA : SPECIAL PROVISION FOR THE DISTRICT OF DARJEELING (Inserted by s. 19 of the West Bengal Panchayat (Amendment) Act, 1988 (West Ben. Act XX of 1988).) View Judgments
  185A Zilla Parishad for Darjeeling to stand dissolved and consequences of dissolution View Judgments
  185B Mahakuma Parishad View Judgments
  title PART V View Judgments
  title CHAPTER XVIII : AUDIT View Judgments
  186 Audit of accounts of fund View Judgments
  187 Submission of accounts to audit View Judgments
  188 Powers of auditors View Judgments
  189 Penalty View Judgments
  190 Audit report View Judgments
  191 Action on audit report View Judgments
  192 Power of auditor to surcharge, etc View Judgments
  192A Person making or authorising illegal payment to be removed View Judgments
  193 Appeal View Judgments
  194 Payment of certified sums View Judgments
  195 Certain costs and expenses payable out of funds View Judgments
  196 Certain expenses not chargeable to funds without previous sanction View Judgments
  196A Internal audit of accounts View Judgments
  196B Special audit of accounts View Judgments
  title PART VI : MISCELLANEOUS View Judgments
  title CHAPTER XIX. View Judgments
  193 Appeal View Judgments
  194 Payment of certified sums View Judgments
  195 Certain costs and expenses payable out of funds View Judgments
  196 Certain expenses not chargeable to funds without previous sanction View Judgments
  196A Internal audit of accounts View Judgments
  196B Special audit of accounts View Judgments
  title PART VI : MISCELLANEOUS View Judgments
  title CHAPTER XIX : MISCELLANEOUS View Judgments
  197 Oath or affirmation View Judgments
  197A Majority of members elected to function when in a constituency poll is countermanded or not held View Judgments
  197B Cessation of membership on inclusion of a constituency in Municipality etc View Judgments
  198 Validation View Judgments
  199 Members, officers and employees to be public servants View Judgments
  200 Indemnity View Judgments
  201 Reference of dispute View Judgments
  202 Omitted View Judgments
  202A Bar to simultaneous membership View Judgments
  203 Omitted View Judgments
  204 Omitted View Judgments
  205 Inspection View Judgments
  206 Delegation View Judgments
  206A Finance Commission View Judgments
  207 Transfer of institution View Judgments
  207A State Government to place officers and employees at the disposal of Gram Panchayat, Panchayat Samiti and Zilla Parishad View Judgments
  207B Transfer of powers, functions and duties View Judgments
  208 Period of limitation for suits View Judgments
  209 Power of State Government to rescind or suspend resolution of a Gram Panchayat, Panchayat Samiti or Zilla Parishad View Judgments
  210 Omitted View Judgments
  211 Power of State Planning Board and the District Planning Committee View Judgments
  212 Directions by State Government View Judgments
  213 Power to remove Pradhan, Upa-Pradhan, Sabhapati, Sahakari Sabhapati, Sabhadhipati and Sahakari Sabhadhipati View Judgments
  213A Disqualification on change of political party by Members of Panchayats View Judgments
  213B Suspension of Members of Panchayats View Judgments
  214 Powers of State Government to supersede a Gram Panchayat, Panchayat Samiti or Zilla Parishad View Judgments
  214A District Council View Judgments
  215 Consequences of supersession View Judgments
  216 Special provisions in case of prohibitory orders from Courts View Judgments
  217 Transitory provisions View Judgments
  218 Repeal View Judgments
  219 Vesting View Judgments
  220 Prosecution View Judgments
  221 Recovery of arrears View Judgments
  222 Omitted View Judgments
  223 Bye-laws View Judgments
  224 Power to make rules View Judgments
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  Omitted
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III