BOMBAY PREVENTION OF FRAGMENTATION AND CONSOLIDATION OF HOLDINGS ACT, 1947


Section
Section Title
  BOMBAY ACT NO. LXII OF 1947
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 DETERMINATION OF LOCAL AREA View Judgements
  4 SETTLEMENT OF STANDARD AREAS View Judgements
  5 DETERMINATION AND REVISION OF STANDARD AREAS View Judgements
  6 ENTRY IN THE RECORD OF RIGHTS View Judgements
  7 TRANSFER AND LEASE OF FRAGMENTS View Judgements
  8 FRAGMENTATION PROHIBITED View Judgements
  8aa RESTRICTION ON PARTITION OF LAND View Judgements
  8a SECTIONS 7 AND 8 NOT TO APPLY TO TRANSFER FOR PUBLIC PURPOSE View Judgements
  9 PENALTY FOR TRANSFER OR PARTITION CONTRARY TO PROVISIONS OF ACT View Judgements
  10 TRANSFER OF FRAGMENT TO '[GOVERNMENT] View Judgements
  11 [PARTITION OF ESTATE ASSESSED TO PAYMENT OF REVENUE TO GOVERNMENT OR SEPARATION OF SHARE THEREOF] View Judgements
  12 DETERMINATION OF COMPENSATION FOR PURPOSES OF SECTION 10 View Judgements
  13 AMENDMENT OF SECTIONS 117A AND 117B OF BOM. V OF 1879 View Judgements
  14 FRAGMENT NOT BE SOLD AT COURT SALE OR CREATED BY SUCH SALE View Judgements
  15 GOVERNMENT MAY OF ITS OWN ACCORD OR ON APPLICATION DECLARE ITS INTENTION TO MAKE SCHEME FOR CONSOLIDATION OF HOLDINGS View Judgements
  15A PREPARATION OF SCHEME AND PRINCIPLES TO BE FOLLOWED IN ITS PREPARATION View Judgements
  16 SCHEME TO PROVIDE FOR COMPENSATION View Judgements
  17 AMALGAMATION OF PUBLIC ROADS ETC., WITHIN SCHEME FOR CONSOLIDATION OF HOLDINGS View Judgements
  18 LAND RESERVED FOR PUBLIC PURPOSE View Judgements
  19 PUBLICATION OF DRAFT SCHEME AND OF AMENDED DRAFT SCHEME View Judgements
  20 CONFIRMATION OF DRAFT SCHEME OR AMENDED DRAFT SCHEME View Judgements
  21 ENFORCEMENT OF SCHEME View Judgements
  22 COINING INTO FORCE OF SCHEME View Judgements
  23 CERTAIN LAWS NO BAN ON TRANSFER OF HOLDINGS View Judgements
  24 CERTIFICATE OF TRANSFER View Judgements
  25 LOANS TO ASSIST CONSOLIDATION View Judgements
  26 EXERCISE BY CONSOLIDATION OFFICER OF POWERS UNDER CERTAIN ACTS View Judgements
  27 STAY OF '[CERTAIN PROCEEDINGS]; BAN ON TRANSFER OF LAND DURING CONTINUANCE OF CONSOLIDA¬TION PROCEEDINGS View Judgements
  28 RIGHTS IN HOLDINGS View Judgements
  29 TRANSFER OF ENCUMBRANCES View Judgements
  29A CONSOLIDATION OFFICER TO DECIDE WHETHER LEASE SHOULD BE TRANSFERRED OR NOT View Judgements
  30 APPORTIONMENT OF COMPENSATION OR NET VALUE IN CASE OF DISPUTE View Judgements
  31 RESTRICTIONS ON ALIENATION AND SUB-DIVISION OF CONSOLIDATED HOLDINGS View Judgements
  31aa VALIDATION OF CERTAIN TRANSFERS, PARTITIONS AND SUB-DIVISIONS MADE BEFORE 15TH NO¬VEMBER 1965 View Judgements
  31ab VALIDATION OF CERTAIN TRANSFERS OR SUB-DIVISIONS MADE ON OR AFTER 15TH NOVEMBER 1965 AND BEFORE COMMENCEMENT OF MAH. XLI OF 1977 View Judgements
  31a CORRECTION OF CLERICAL AND ARITHMETICAL MISTAKES IN SCHEME View Judgements
  32 POWER TO VARY SCHEME ON GROUND OF ERROR, IRREGULARITY, INFORMALITY View Judgements
  33 POWER TO VARY OR REVOKE SCHEME View Judgements
  33A POWER OF STATE GOVERNMENT TO REVOKE CONFIRMED SCHEME View Judgements
  33b RIGHT OF ENTRY View Judgements
  33c POWER TO SUMMON PERSONS TO GIVE EVIDENCE AND PRODUCE DOCUMENTS View Judgements
  33d FORM OF SUMMONS AND MODE OF SERVING IT View Judgements
  33e PENALTY FOR NOT COMPLYING WITH SUMMONS View Judgements
  34 VESTING OF POWERS OF SETTLEMENT COMMISSIONER View Judgements
  34A CONSTITUTION OF VILLAGE COMMITTEES View Judgements
  35 POWER OF '[STATE] GOVERNMENT 2[OR COMMISSIONER] TO CALL FOR PROCEEDINGS View Judgements
  36 APPEAL AND REVISION View Judgements
  36A BAR OF JURISDICTION View Judgements
  36b SUITS INVOLVING ISSUES REQUIRED TO BE DECIDED UNDER THIS ACT View Judgements
  36c INDEMNITY View Judgements
  37 Rules View Judgements
  38 REPEALS AND SAVINGS View Judgements



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