BOMBAY LAND IMPROVEMENT SCHEMES ACT, 1942


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CONSTITUTION OF BOARDS View Judgements
  4 POWER OF BOARD OR COMPANY TO DIRECT PREPARATION OF LAND IMPROVEMENT SCHEME AND MATTERS FOR WHICH SCHEME MAY BE PREPARED View Judgements
  5 PUBLICATION OF SCHEME AND INVITING OBJECTIONS View Judgements
  6 REPORT OF INQUIRY OFFICER 37[OR COMPANY OFFICER View Judgements
  7 DECISION OF DISPUTED CLAIMS View Judgements
  8 POWER OF BOARD OR COMPANY TO SANCTION SCHEME WITH OR WITHOUT MODIFICATIONS View Judgements
  9 section 9 View Judgements
  10 EFFECT OF SCHEME View Judgements
  10A POWER OF STATE GOVERNMENT OR OF BOARD OR COMPANY TO MAKE, REGULATIONS View Judgements
  11 POWER TO ENFORCE SCHEME View Judgements
  12 LIABILITY OF PERSONS WHOSE LANDS ARC NOT INCLUDED IN THE SCHEME TO CONTRIBUTION View Judgements
  12A PENALTY View Judgements
  13 STATEMENT View Judgements
  13A EXECUTING OFFICER TO PREPARE RECOVERY STATEMENTS AND ENTRIES TO BE MADE IN RECORDS OF RIGHTS ETC View Judgements
  14 OBLIGATION OF PERSONS TO MAINTAIN AND REPAIR WORKS View Judgements
  15 PAYMENT AND RECOVERY OF AMOUNT View Judgements
  15A AMOUNT DUE TO COMPANY TO BE FIRST CHARGE ON LAND OF DEFAULTER View Judgements
  15B RECOVERY OF MONEYS DUE TO COMPANY AS ARREARS OF LAND REVENUE View Judgements
  15C section 15C View Judgements
  16 RIGHT OF ENTRY View Judgements
  17 INQUIRIES TO BE HELD SUMMARILY View Judgements
  18 PERMISSION 10 OWNERS TO INCREASE REIN ON ACCOUNT OF IMPROVEMENT OFFERED View Judgements
  19 REGISTRATION OF DOCUMENT, PLAN OR MAP IN CONNECTION WITH LAND IMPROVEMENT SCHEME NOT REQUIRED View Judgements
  20 DELEGATION OF POWERS BY PROVINCIAL GOVERNMENT View Judgements
  21 -n/a- View Judgements
  22 CERTAIN OFFICERS TO BE PUBLIC SERVANTS View Judgements
  23 PROTECTION OF PERSONS ACTING IN GOOD FAITH AND LIMITATION OF SUITS AND PROSECUTIONS View Judgements
  24 POWER TO MAKE RULES View Judgements
  25 POWER OF" STALE GOVERNMENT TO DIRECT PREPARATION OF SCHEME IN CERTAIN CIRCUMSTANCES View Judgements
  25A POWER OF STATE GOVERNMENT TO DIRECT PREPARATION AND EXECUTION OF SCHEME IN AREA DECLARED TO BE FAMINE OR SCARCITY AREA View Judgements
  25B POWER ID REVOKE SCHEME View Judgements
  26 EXPENDITURE INCURRED BY STATE GOVERNMENT TO BE CHARGED ON CONSOLIDATED FUND OF STATE View Judgements
  26A EFFECT OF TRANSFER OF RIGHTS AND LIABILITIES OF GOVERNMENT TO LAND AGRICULTURAL AND RURAL DEVELOPMENT BANK View Judgements
  26B POWER OF STATE GOVERNMENT TRANSFER SCHEME; IN COMPANY View Judgements
  27 SAVINGS View Judgements
  28 VALIDATION OF CONSTITUTION AND ACTS OF BOARD View Judgements
  28A REPEAL AND SAVINGS View Judgements
  29 SAVING OF KHAR LANDS View Judgements



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