BOMBAY MONEY LENDERS ACT, 1946


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 APPOINTMENT OF REGISTRAR GENERAL, REGISTRARS AND ASSISTANT REGISTRARS: View Judgements
  4 REGISTER OF MONEY-LENDERS View Judgements
  5 MONEY-LENDER NOT TO CARRY ON BUSINESS OF MONEY-LENDING EXCEPT FOR AREA UNDER LICENCE AND EXCEPT IN AC CO WITH TERMS OF LICENCE. View Judgements
  6 APPLICATION FOR LICENCE View Judgements
  7 GRANT OF LICENCE AND ENTRY IN REGISTER View Judgements
  7A CERTIFICATE REQUIRED FOR GRANT OF LICENCE View Judgements
  7B SUSPENSION AND CANCELLATION OF CERTIFICATE View Judgements
  8 REFUSAL OF ISSUE OF LICENCE View Judgements
  8A REGISTRAR’S POWER TO CANCEL LICENCES View Judgements
  9 TERM OF LICENCE View Judgements
  9A LEVY OF INSPECTION FEE View Judgements
  10 COURT TO DISMISS SUIT IF NO VALID LICENCE View Judgements
  11 SECTION 11 View Judgements
  12 APPLICATION FOR CANCELLATION OF LICENCE View Judgements
  13 REGISTRAR GENERAL, REGISTRAR AND ASSISTANT REGIS PAR TO HAVE POWER OF CIVIL COURT View Judgements
  13A POWER OF AUTHORISED OFFICER TO REQUIRE PRODUCTION OF RECORDS OR DOCUMENTS View Judgements
  13B DISPOSAL OF PROPERTY PLEDGED WITH MONEYLENDER CARRYING ON BUSINESS OF MONEY-LENDING WITHOUT VALID LICENCE View Judgements
  14 COURT View Judgements
  15 NO COMPENSATION FOR SUSPENSION OR CANCELLATION OF LICENCE View Judgements
  16 PERSONS DEBARRED FRONT DOING BUSINESS DURING PERIOD OF SUSPENSION OR CANCELLATION OF LICENCE View Judgements
  17 PERSON WHOSE IS SUSPENDED OR CANCELLED NOT TO APPLY WITHOUT GIVING PARTICULARS OF ENDORSEMENT OR OF DISQUALIFICATION: View Judgements
  18 DUTY OF MONEY-LENDER TO KEEP ACCOUNTS AND FURNISH COPIES View Judgements
  19 DELIVERY OF STATEMENT OF ACCOUNTS AND COPIES THEREOF BY MONEY-LENDER View Judgements
  19A FEES FOR CERTAIN STATEMENTS SUPPLIED TO DEBTORS AND ASSISTANT REGISTRARS View Judgements
  20 DEBTOR NOT BOUND TO ADMIT CORRECTNESS OF ACCOUNT View Judgements
  21 PROCEDURE OF COURT IN SUIT REGARDING LOANS View Judgements
  22 PROVISIONS OF CERTAIN SECTIONS NOT TO APPLY TO LOAN, MADE BY COMPANY OR UNINCORPORATED BODY EXEMPTED BY GOVERNMENT View Judgements
  23 POWER OF COURT TO LIMIT INTEREST RECOVERABLE IT, CERTAIN CASES View Judgements
  24 POWER OF COURT TO DIRECT PAYMENT OF DECRETAL AMOUNT BY INSTALLMENTS View Judgements
  25 LIMITATION ON RATES OF INTEREST View Judgements
  26 PROHIBITION OF CHARGE FOR EXPENSES ON LOANS BY MONEY-LENDERS View Judgements
  27 NOTICE AND INFORMATION TO BE GIVEN ON ASSIGNMENT OF LOAN View Judgements
  28 APPLICATION OF ACT AS RESPECTS ASSIGNEES View Judgements
  29 REOPENING OF TRANSACTIONS View Judgements
  30 INQUIRY FOR TAKING ACCOUNTS AND DECLARING THE AMOUNT DUE View Judgements
  31 DEPOSIT IN COURT OF MONEY DUE TO MONEY-LENDER View Judgements
  31A WHEN INTEREST TO BE PAID FOR ENTIRE MONTH View Judgements
  32 ENTRY OF WRONG SUM IN BOND, ETC., TO BE AN OFFENCE View Judgements
  32A PENALTY FOR MAKING FALSE STATEMENT View Judgements
  32B PENALTY FOR OBTAINING LICENCE UNDER FICTITIOUS NAME CARRYING ON MONEY-LENDING BUSINESS WITHOUT VALID LICENCE AND ENTERING INTO AGREEMENT, IN THE COURSE OF MONEY-LENDING BUSINESS CARRIED ON UNDER FICTITIOUS NAME View Judgements
  33 PENALTY FOR MOLESTATION View Judgements
  34 GENERAL PROVISION REGARDING PENALTIES View Judgements
  35 OFFENCES BY CORPORATIONS, ETC. View Judgements
  35A CERTAIN OFFENCES TO BE COGNIZABLE View Judgements
  35B COGNIZANCE OF CERTAIN OFFENCES View Judgements
  36 ARREST AND IMPRISONMENT IN EXECUTION OF DECREE FOR MONEY, AGAINST AGRICULTURAL DEBTORS, ABOLISHED View Judgements
  37 EVERY OFFICER TO BE PUBLIC SERVANT View Judgements
  38 PROVISIONS OF BOM XXVIII OF 1947 DATED View Judgements
  38A POWER OF SAVE GOVERNMENT TO DELEGATE ITS POWER View Judgements
  39 RULES View Judgements
  40 REPEAL AND SAVINGS View Judgements



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