BOMBAY HIGHWAYS ACT, 1955


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 DECLARATION OF ROADS, WAYS OR LANDS AS HIGHWAYS View Judgements
  4 APPOINTMENT OF HIGHWAY AUTHORITIES View Judgements
  5 DUTIES OF HIGHWAY AUTHORITIES View Judgements
  6 OFFICERS AND SERVANTS OF HIGHWAY AUTHORITY View Judgements
  7 POWER TO FIX BOUNDARY, BUILDING AND CONTROL LINES OF HIGHWAYS View Judgements
  8 MAP TO BE PREPARED AND MAINTAINED View Judgements
  9 RESTRICTIONS ON BUILDINGS BETWEEN HIGHWAY BOUNDARY AND BUILDING LINE, AND BETWEEN BUILDING AND CONTROL LINES View Judgements
  10 APPEAL View Judgements
  11 EXEMPTIONS FOR WORKS IN PROGRESS View Judgements
  12 SETTING BACK OF BUILDINGS TO BUILDING LINE OR CONTROL LINE View Judgements
  13 REGULATION OR DIVERSION OF RIGHT OF ACCESS TO HIGHWAY View Judgements
  14 POWERS OF HIGHWAY AUTHORITY AND OFFICERS AND SERVANTS APPOINTED UNDER SECTION 6 IN RESPECT OF SURVEYS View Judgements
  15 ACQUISITION OF LAND OR RIGHT OR INTEREST IN LAND View Judgements
  16 LAND REQUIRED TO BE MARKED AND MEASURED View Judgements
  17 PUBLIC NOTICE AND OTHER NOTICES OF SUCH REQUIREMENT FOR ACQUISITION View Judgements
  18 PERSONS REQUIRED TO MAKE STATEMENTS REGARDING OTHER PERSONS HAVING INTEREST View Judgements
  19 TAKING POSSESSION OF LAND View Judgements
  20 LANDS FORMING PART OF HIGHWAY DEEMED TO BE GOVERNMENT PROPERTY View Judgements
  21 PREVENTION OF UNAUTHORIZED OCCUPATION OF"HIGHWAY View Judgements
  22 POWER TO CANCEL PERMIT View Judgements
  23 PREVENTION OF ENCROACHMENT View Judgements
  24 APPEAL AGAINST NOTICE SERVED UNDER SUB-SECTION (1) OF SECTION 23 View Judgements
  25 RECOVERY OF COST OF REMOVAL OF ENCROACHMENT View Judgements
  26 DOING MINIMUM DAMAGE IN CERTAIN CASES AND COMPENSATION View Judgements
  27 DETERMINATION OF AMOUNT OF COMPENSATION BY AGREEMENT View Judgements
  28 DETERMINATION OF AMOUNT OF COMPENSATION IN DEFAULT OF AGREEMENT View Judgements
  29 NO COMPENSATION IF SIMILAR RESTRICTIONS IN FORCE UNDER ANY OTHER LAW OR IF COMPENSATION ALREADY RECEIVED View Judgements
  30 COMPENSATION FOR REFUSAL OF PERMISSION TO BUILD NOT TO EXCEED DIFFERENCE BETWEEN ITS VALUE WHEN IT WAS REFUSED AND WHEN IT WOULD HAVE BEEN GRANTED View Judgements
  31 COMPENSATION FOR DIVERSION OF ACCESS NOT TO EXCEED COST OF ALTERNATIVE ACCESS View Judgements
  32 COMPENSATION FOR CUTTING OF STANDING CROPS, TREES, ETC View Judgements
  33 NO COMPENSATION FOR UNAUTHORIZED ERECTIONS View Judgements
  34 NO COMPENSATION FOR REMOVAL OF ENCROACHMENT View Judgements
  35 REFERENCE AGAINST AWARD OF HIGHWAY AUTHORITY OR AUTHORISED OFFICER UNDER SECTION 28 View Judgements
  36 PROCEDURE AND POWERS OF THE AUTHORITIES EMPOWERED TODECIDE REFERENCES UNDER SECTIONS 35AND 44 View Judgements
  37 COMMISSIONER OF POLICE OR DISTRICT SUPERINTENDENT OF POLICE TO ENFORCE SURRENDER OR REMOVE ANY ENCROACHMENT View Judgements
  38 DECISIONS OF AUTHORITIES UNDER SECTIONS 35 AND 44 TO BE ENFORCED AS DECREES OF CIVIL COURT View Judgements
  39 PAYMENT OF COMPENSATION AWARDED View Judgements
  40 PAYMENT BY ADJUSTMENT View Judgements
  41 NOTICE TO OWNERS AND PERSONS INTERESTED View Judgements
  42 INQUIRY AND ORDER View Judgements
  43 INCREASE IN VALUE AND BETTERMENT CHARGES View Judgements
  44 REFERENCE AGAINST ORDER OF AUTHORIZED OFFICER UNDER SECTION 42 View Judgements
  45 FINALITY OF ORDER FIXING BETTERMENT CHARGES AND OF DECISION ON REFERENCE View Judgements
  46 BETTERMENT CHARGES TO BE FIRST CHARGE ON LAND NEXT TO LAND REVENUE View Judgements
  47 PAYMENT OF BETTERMENT CHARGES View Judgements
  48 RELINQUISHMENT OF OR EXCHANGE OF LAND IN LIEU OF PAYMENT OF BETTERMENT CHARGES View Judgements
  49 PREVENTION OF DANGER ARISING FROM OBSTRUCTION OF VIEW, ETC. OF PERSONS USING ANY HIGHWAY View Judgements
  50 HIGHWAY AUTHORITY TO REGULATE TRAFFIC WHEN HIGHWAY DECLARED UNSAFE View Judgements
  51 PROHIBITION OF USE OF HEAVY VEHICLES ON CERTAIN HIGHWAYS View Judgements
  52 PROCEDURE TO BE FOLLOWED WHEN HIGHWAY AUTHORITY DESIRES PERMANENTLY TO CLOSE ANY HIGHWAY View Judgements
  53 CONSENT OF HIGHWAY AUTHORITY REQUIRED TO DO CERTAIN ACTS ON HIGHWAY View Judgements
  54 PREVENTION AND RECTIFICATION OF DAMAGED HIGHWAY View Judgements
  55 DISOBEDIENCE OF ORDERS, INSTRUCTIONS AND REFUSAL TO GIVE INFORMATION, ETC View Judgements
  56 CONTRAVENTION OF RESTRICTIONS RELATING TO ACCESS OR ERECTING ANY BUILDING ETC View Judgements
  57 UNAUTHORIZED OCCUPATION OF HIGHWAY View Judgements
  58 CAUSING DAMAGE TO HIGHWAYS View Judgements
  59 GENERAL PROVISION FOR PUNISHMENT OF OFFENCES View Judgements
  60 POWER TO COMPOUND OFFENCES View Judgements
  61 POWERS AND DUTIES OF POLICE View Judgements
  62 DUTIES OF VILLAGE OFFICIALS View Judgements
  63 POWER TO UTILISE HIGHWAY FOR OTHER THAN ROAD PURPOSES View Judgements
  64 SUMMARY EVICTION View Judgements
  65 INQUIRIES TO BE HELD SUMMARILY View Judgements
  66 REGISTRATION OF MAP MADE UNDER SECTION 8 NOT REQUIRED XVI OF 1908 View Judgements
  67 CERTAIN PERSONS TO BE PUBLIC SERVANTS View Judgements
  68 BAR OF JURISDICTION View Judgements
  69 PROTECTION OF PERSONS ACTING IN GOOD FAITH AND LIMITATION OF SUIT OR PROSECUTION View Judgements
  70 SERVICE OF NOTICES AND BILLS View Judgements
  71 POWER TO MAKE RULES View Judgements
  72 SAVINGS View Judgements
  73 PROVISIONS OF THIS ACT OR RULES TO PREVAIL OVER INCONSISTENT PROVISIONS IN OTHER LAWS View Judgements
  74 BUILDING AND CONTROL LINES ALONG NATIONAL HIGHWAYS [AND LEVY OF BETTERMENT CHARGES.] View Judgements
  75 REPEAL AND SAVING View Judgements



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