Bombay Provincial Municipal Corporations Act, 1949


Section
Section Title
  INTRODUCTION
  1 1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Declaration of local areas to be cities for purposes of the Act View Judgements
  3a 1 Consequences on alteration of limits of City View Judgements
  4 Municipal authorities charged with the execution of the Act View Judgements
  5 Constitution of Corporation View Judgements
  5a 1 Constitution of Corporation pursuant to general election held first after inclusion of an area in a city View Judgements
  6 1 Term of office of councillors after general elections View Judgements
  7 Resignation of office by councilors View Judgements
  7a 1 Provision for appointment of administrator after expiry of normal term of office of Councillors View Judgements
  8 Qualifications of voters View Judgements
  9 Qualification for election as councilor View Judgements
  10 Disqualification for being a councilor View Judgements
  11 Disabilities from continuing as councilor View Judgements
  12 Questions as to disqualification to be determined by the Judge View Judgements
  13 Liabilities of councillors to removal View Judgements
  14 Elections View Judgements
  15 Casual vacancies how to be filled View Judgements
  16 Election petitions View Judgements
  17 Disqualification of voters for corrupt practice View Judgements
  18 Procedure if election fails or is set aside View Judgements
  19 Mayor and Deputy Mayor View Judgements
  19a Honoraria, fees or allowances View Judgements
  20 Constitution of Standing Committee View Judgements
  21 Appointment of Chairman of Standing Committee View Judgements
  22 of Standing Committee absenting himself from meetings to vacate seat View Judgements
  23 Casual vacancies in Standing Committee how to be filled View Judgements
  24 Standing Committee may delegate powers to Special Committee or Sub-Committee View Judgements
  25 Appointment of Transport Committee View Judgements
  26 Disqualification of members of Transport Committee View Judgements
  27 Chairman of Transport Committee View Judgements
  28 Conveyance charges for attendance at meetings of Transport Committee View Judgements
  29 Sub-Committees of Transport Committee View Judgements
  30 Special Committees of the Corporation View Judgements
  31 Appointment of Ad hoc Committees View Judgements
  32 Joint transactions with other local authorities View Judgements
  33 Vacancy in Corporation, etc. not to invalidate its proceedings View Judgements
  34 Proceedings of Corporation, etc. not vitiated by disqualification, etc. of members thereof View Judgements
  35 Proceedings of meetings to be good and valid until contrary is proved View Judgements
  36 Appointment of the Commissioner View Judgements
  37 Salary of Commissioner View Judgements
  38 Grant of leave of absence to Commissioner and leave allowance View Judgements
  39 Appointment and remuneration of acting Commissioner View Judgements
  40 Appointment of Transport Manager View Judgements
  41 Leave of Transport Manager View Judgements
  42 Commissioner not to be interested in any contract, etc. with Corporation .- View Judgements
  43 Proceedings of the Corporation, Standing Committee, etc View Judgements
  44 Right to ask questions View Judgements
  45 Appointment of City Engineer, etc View Judgements
  46 Powers and duties of City Engineer and Medical Officer of Health View Judgements
  47 Powers and duties of Municipal Chief Auditor View Judgements
  48 Powers and duties of Municipal Secretary View Judgements
  49 Powers and duties of Deputy of assistant Municipal Commissioner View Judgements
  50 Conditions of service of statutory officers of Corporation View Judgements
  51 Number, designations, grades, etc. of other municipal officers and servants .- View Judgements
  52 Restriction on employment of permanent officers and servants View Judgements
  53 Power of appointment in whom to vest View Judgements
  54 Manner of making appointment View Judgements
  55 Saving in respect of officers and servants appointed under Chapter XX .- View Judgements
  56 Imposition of penalties on municipal officers and servants . View Judgements
  57 Leave of absence View Judgements
  58 Acting appointments View Judgements
  59 Disqualification of municipal officers and servants View Judgements
  60 Occupation of and liability to vacate premises provided by Corporation for municipal officers and servants View Judgements
  60a 1 Provident Fund to be deposited in Government Treasury View Judgements
  61 Members of essential services not to resign, etc. without permission . View Judgements
  62 Power of State Government to declare emergency View Judgements
  63 Matters to be provided for by the Corporation View Judgements
  64 Corporation to provide for anti-rabic treatment View Judgements
  65 Corporation to provide for maintenance of lunaties and lepers View Judgements
  66 Matters which may be provided for by Corporation at its descretion View Judgements
  67 Functions of the several municipal authorities View Judgements
  68 Commissioner to exercise powers and perform duties of Corporation under other laws . View Judgements
  69 Municipal officers may be empowered to exercise certain of the powers, etc. of the Commissioner or the Transport Manager View Judgements
  70 Corporation may call for extracts from proceedings, etc. from the standing Committee, etc View Judgements
  71 Corporation may require Commissioner to produce documents and furnish returns, reports, etc View Judgements
  72 Exercise of powers to be subject to sanction by Corporation of the necessary expenditure View Judgements
  73 Power to Commissioner to execute contracts on behalf of Corporation View Judgements
  74 Mode of executing contracts View Judgements
  75 Contracts relating to Transport Undertaking View Judgements
  76 Powers of Corporation as to acquisition of property View Judgements
  77 Acquisition of immovable property View Judgements
  78 Procedure when immovable property cannot be acquired by agreement View Judgements
  79 Provisions governing the disposal of municipal property View Judgements
  79a 1 Obligation annexed to property binding on transferee View Judgements
  80 Decision of claims to property by or against the Corporation View Judgements
  81 Power of Corporation to enforce covenants against owner for the time being of land View Judgements
  82 Constitution of Municipal Fund View Judgements
  83 Commissioner to receive payments on account of Municipal Funds and to lodge them in a bank View Judgements
  84 How the Fund shall be drawn against View Judgements
  85 Deposit of portion of Municipal Fund may be made with bank or agency out of City when convenient View Judgements
  86 Restrictions on expenditure from Municipal Fund View Judgements
  87 Procedure when money not covered by budget-grant is expended under clause (e), (f), (g) or (h) of sub-section (2) of section 86 . View Judgements
  88 The moneys from time to time credited to the Municipal Fund shall be applied in payment of all sums, charges, and costs necessary for carrying this Act into effect, or of which the payment shall be duly directed or sanctioned under any of the provisions of this Act or of any other law for the time being in force inclusive of- View Judgements
  89 Municipal Fund where to be expended View Judgements
  90 Temporary payments from Municipal Fund for works urgently require for public service View Judgements
  91 Constitution of Special Funds View Judgements
  92 Investment of surplus moneys View Judgements
  93 Accounts to be kept in forms prescribed by Standing Committee . View Judgements
  94 Preparation of annual administration report and statement of accounts View Judgements
  95 Estimates of income and expenditure to be prepared annually by Commissioner .- View Judgements
  96 Budget estimates to be prepared by Standing Committee . View Judgements
  97 Estimates of expenditure and income of the Transport Undertaking to be prepared annually by Transport Manager View Judgements
  98 Budget Estimate "B" to be prepared by Transport Committee View Judgements
  99 Fixing of rates of taxes View Judgements
  100 Final adoption of budget estimates View Judgements
  101 Corporation may increase amount of budget grants and make Additional grants View Judgements
  102 Provision as to unexpended budget grants View Judgements
  103 Reductions or transfers View Judgements
  104 Readjustment of income and expenditure to be made by the Corporation during course of official year whenever necessary View Judgements
  105 Weekly scrutiny of accounts by Municipal Chief Auditor and acrutiny of accounts by the Standing Committee View Judgements
  106 Report by the Chief Auditor View Judgements
  107 Application of sections 105 and 106 to accounts of Transport Fund View Judgements
  108 A special audit may be directed by State Government View Judgements
  109 Powers of Corporation to borrow money View Judgements
  110 Powers of Corporation to borrow from banks against public securities .- View Judgements
  110a 1 Corporation may take advances from banks and grant mortgages View Judgements
  111 When and how loan shall be repaid View Judgements
  112 Maintenance and application of sinking fund View Judgements
  113 Investment of sinking fund View Judgements
  114 Investment of sinking fund and surplus moneys in debentures issued by Corporation View Judgements
  115 Annual examination of sinking funds View Judgements
  116 Provision for loans raised before the appointed day View Judgements
  117 Attachment of Municipal Fund or, Transport Fund in default of re-payment of loan View Judgements
  118 Form of debentures View Judgements
  119 Coupons attached to debentures to bear signature of Chairman of Standing Committee and Commissioner View Judgements
  120 Debentures issued to two or more persons jointly . View Judgements
  121 Issue of duplicate securities View Judgements
  122 Renewal of debentures View Judgements
  123 Liability in respect of debentures renewed View Judgements
  124 Discharge in certain cases View Judgements
  125 Indemnity View Judgements
  126 Annual statement to be prepared by Commissioner View Judgements
  126a Power of State Government to make grants View Judgements
  126b Levy of fifty paise cess on every rupee of land revenue . View Judgements
  126c Levy of cess on water rate View Judgements
  126d Manner of levying cess described in section 126B View Judgements
  126e Manner of levying cess described in section 126C View Judgements
  126f Collection and credit of local cess on land revenue and water rates View Judgements
  126g Suspension and remission of local cess View Judgements
  126h Validation of levy, assessment and collection of cess on land revenue and water-rate in Cities View Judgements
  127 Taxes to be imposed under this Act View Judgements
  128 Manner of recovering municipal taxes View Judgements
  129 Property taxes of what to consist and at what rate leviable View Judgements
  129a 1 Temporary reduction in minimum rate of general tax in respect of Corporations of Baroda and Surat and validation of action taken View Judgements
  129b 1 Temporary reduction in minimum rate of general tax in respect of the Corporation of Rajkot and validation of action taken View Judgements
  130 Water tax on what premises levied View Judgements
  131 Conservancy tax on what premises to be levied View Judgements
  132 General tax on what premises to be levied View Judgements
  133 Payments to be made to Corporation in lieu of general tax by State Government View Judgements
  134 Fixed charges and agreements for payments in lieu of taxes for water supplied View Judgements
  135 1 [Government] to be charged for water by measurement View Judgements
  136 Supply of water at public drinking fountains, etc. not to be taxed View Judgements
  137 Conservancy tax may be fixed at special rates in certain cases . View Judgements
  138 Water tax or conservancy tax paid by any person may be recovered by him from the occupier of the premises for which it is paid View Judgements
  139 Primary responsibility for property taxes on whom to rest View Judgements
  139a 1 Apportionment of responsibility for property tax when the premises assessed are let or sub-let View Judgements
  140 When occupiers may be held liable for payment of property taxes View Judgements
  141 Property taxes to be a first charge on premises on which they are assessed .- View Judgements
  141a 1 Levy of interest on the sum due on account of property tax View Judgements
  142 Tax on vehicles, boats and animals View Judgements
  143 Exemptions from the tax View Judgements
  144 (1) The said tax shall not be leviable in respect of- View Judgements
  145 Power to inspect stables and summon persons liable to the tax View Judgements
  146 Exemptions of articles belonging to Government from octroi, and refund of octroi on articles becoming property of Government View Judgements
  147 Articles imported for immediate exportation View Judgements
  148 Exemptions from theatre tax View Judgements
  149 Procedure to be followed in levying other taxes View Judgements
  150 Any tax imposable under this Act may be increased or newly imposed by way of imposing supplementary taxation View Judgements
  151 Refunds of taxes how obtainable View Judgements
  152 Writing off of irrecoverable taxes View Judgements
  152a 1 Assessment, levy, etc. of property taxes in the City of Ahmedabad for past years in respect of certain properties View Judgements
  153 Drains to be constructed and kept in repair by the Commissioner View Judgements
  154 Adoption by Corporation of drains and drainage or sewage disposal works View Judgements
  155 Powers for making drains .- View Judgements
  156 Alteration and discontinuance of drain View Judgements
  157 Cleansing drains View Judgements
  158 Powers to connect drain of private street with municipal drain View Judgements
  159 Right of owners and occupiers of buildings and lands to drain into municipal drains View Judgements
  160 Powers of Commissioner to require drain or proposed drain to be so constructed as to form part of general system View Judgements
  161 Connections with municipal drains not to be made except in conformity with section 158 or 159 View Judgements
  162 Right of owners and occupiers of premises to carry drain through land belonging to other persons View Judgements
  163 Owner of land to allow others to carry drains through the land View Judgements
  164 Commissioner may enforce drainage of undrained premises situate within hundred feet of municipal drain View Judgements
  164a 1 Premises deemed to be without effectual drainage View Judgements
  165 Commissioner may enforce drainage of undrained premises not situate within hundred feet of municipal drain View Judgements
  166 Special provisions relating to trade effluents View Judgements
  166a 1 Special provisions regarding draingage of trade effluents View Judgements
  167 Power of Commissioner to drain premises in combination View Judgements
  168 Commissioner may close or limit the use of existing private drains View Judgements
  169 Vesting and maintenance of drains for sole use of properties View Judgements
  170 Right of Corporation to drains, etc. constructed, etc. at charge of Municipal Fund on premises, not belonging to Corporation View Judgements
  171 New building not to be erected without drains View Judgements
  172 Obligation of owners of drains to allow use or joint ownership to others View Judgements
  173 How right of use or joint ownership of a drain may be obtained by a person other than the owner View Judgements
  174 Sewage and rain water drains to be distinct View Judgements
  175 Affixing of pipes for ventilation of drains, etc View Judgements
  176 Appointment of places for emptying of drains and disposal of sewage View Judgements
  177 Provision of means for disposal of sewage View Judgements
  178 Construction of water-closets and privies View Judgements
  178a 1 Power of Commissioner to require owner to provide water-closet or privy accommodation View Judgements
  179 Water-closets and other accommodation in buildings newly erected or re-erected View Judgements
  180 Public necessaries View Judgements
  181 Drains, etc. not belonging to Corporation to be subject to inspection and examination View Judgements
  182 Power to open ground, etc. for purposes of inspection and examination View Judgements
  183 Expenses of inspection and examination View Judgements
  184 Commissioner may require repairs, etc., to be made View Judgements
  185 Cost of inspection and execution works in certain cases View Judgements
  185a 1 Power of Commissioner to provide house drain, water connections, etc. in premises where owner is not willing to do so View Judgements
  186 Prohibition of acts contravening the provisions of the Act, rules or by-laws or done without sanction View Judgements
  187 Water closets, etc. not to be injured or improperly fouled View Judgements
  188 Commissioner may execute certain works under this Act without allowing option to persons concerned of executing the same View Judgements
  189 Water supply View Judgements
  190 Inspection of municipal water works by persons appointed by State Government View Judgements
  191 Power of access to municipal water works View Judgements
  192 Power of carrying water-mains, etc View Judgements
  193 Fire-hydrants to be provided View Judgements
  194 Prohibition of certain acts affecting the municipal water works View Judgements
  195 Buildings, etc. not to be erected over municipal water-main without permission View Judgements
  196 Vesting of public drinking fountains, etc. in the Corporation View Judgements
  197 Public drinking fountains, etc. may be set apart for particular purposes View Judgements
  198 Conditions as to use of water not to be contravened View Judgements
  199 Water pipes, etc. not to be placed where water will be polluted View Judgements
  200 Prohibition of fraudulent and unauthorised use of water View Judgements
  201 Power to supply water without the City View Judgements
  202 Vesting of public streets in Corporation View Judgements
  203 Power of Commissioner in respect of public streets View Judgements
  204 Disposal of land forming site of closed streets View Judgements
  205 Power to make new public streets View Judgements
  206 Minimum width of new public streets View Judgements
  207 Power to adopt, construct or alter any sub-way, bridge, etc View Judgements
  208 Power to prohibit use of public streets for certain kinds of traffic View Judgements
  209 Power to acquire premises for improvement of public streets View Judgements
  210 Power to prescribe street lines View Judgements
  211 Setting back buildings to the regular line of the street View Judgements
  212 Additional power of Commissioner to order setting back of buildings to regular line of street View Judgements
  213 Acquisition of open land or of land occupied by platforms, etc. within regular line of street View Judgements
  214 Acquisition of the remaining part of building and land after their portions within a regular line of the street are acquired View Judgements
  215 Setting forward of buildings to the line of the street View Judgements
  216 Compensation to be paid and betterment charges to be levied View Judgements
  217 Notice to be given to Commissioner of intention to lay out lands for building and for private streets View Judgements
  218 Commissioner may call for further particulars View Judgements
  219 Commissioner may require plans to be prepaid by licensed surveyor View Judgements
  220 Laying out of land, dimensions and areas of each building plot; laying out of private streets and buildings and heights of buildings to be determined by Commissioner View Judgements
  221 Land not to be appropriated for building and private street not to be laid out until expiration of notice nor otherwise than in accordance with Commissioner's directions . View Judgements
  222 Renewal of notice of intention to carry out works not executed in pursuance of approval given under section 220 View Judgements
  223 Levelling and draining of private streets and means of access View Judgements
  224 Power to declare private streets when sewered, etc., public streets View Judgements
  225 Applicability of sections 223 and 224 when a street is in part public and in part private View Judgements
  226 Prohibition of projections upon streets, etc View Judgements
  227 Projections over streets may be permitted in certain cases View Judgements
  228 Ground floor doors, etc. not to open outwards on streets View Judgements
  229 Prohibition of structures or fixtures which cause obstruction in streets View Judgements
  230 Prohibition of deposit, etc. of things in streets View Judgements
  231 Commissioner may, without notice, remove anything erectec, deposited or hawked or exposed for sale in contravention of Act View Judgements
  232 Power to require removal of any structure of fixture erected or set up before the appointed day View Judgements
  233 Prohibition of tethering of animals in public streets View Judgements
  234 Commissioner may permit booths, etc. to be erected on streets on festivals .- View Judgements
  235 Street when broken up for any municipal purposes to be restored without delay View Judgements
  236 Commissioner may close street in which work is in progress View Judgements
  237 Commissioner to provide for traffic, etc. pending execution of municipal work in any street View Judgements
  238 Precautions to be taken for public safety whilst municipal works are in progress in any street View Judgements
  239 Streets not to be opened or broken up and building materials not to be deposited thereon without permission View Judgements
  240 Precautions for public safety to be taken by person to whom permission is granted under section 239 View Judgements
  241 Persons to whom permission is granted under section 239 must reinstate streets, etc View Judgements
  242 Provisions to be made by persons granted permission under section 239 for traffic, etc View Judgements
  243 Buildings at corners of streets View Judgements
  244 Regulations as to sky-signs View Judgements
  245 1 Regulation and control or advertisements View Judgements
  246 Hoards to be set up during work on any building adjacent to street View Judgements
  247 Commissioner to take proceedings for repairing or enclosing dangerous places where some work affecting safety or convenience is carried on View Judgements
  248 Protective measures during demolition work View Judgements
  249 Public streets to be lighted View Judgements
  250 Measures for watering streets View Judgements
  251 Prohibition of removal, etc. of lamps or any other municipal property on streets View Judgements
  252 Persons accidentally breaking lamp to repair the damage View Judgements
  253 Notice to be given to Commissioner of intention to erect building View Judgements
  254 Notice to be given to Commissioner of intention to make additions, etc. to building View Judgements
  255 Plans, etc., submitted, to be rejected if not drawn etc. in prescribed manner .- View Judgements
  256 Effect of no compliance with requisition made by Commissioner View Judgements
  257 Supervision of building and works View Judgements
  258 Power to Commissioner to cancel permission on the ground of material misrepresentation by applicant View Judgements
  259 Inspection of buildings in course of erection, alteration, etc View Judgements
  260 Proceedings to be taken in respect of building or work commenced contrary to rules or bye-laws View Judgements
  261 Buildings or works commenced contrary to Act, may be cut into and laid open for purpose of inspection . View Judgements
  262 Enforcement of provisions concerning buildings and works View Judgements
  263 Completion certificates permission to occupy or use View Judgements
  263a Power to require demolition or alteration of lawfully constructed hats or sheds infringing rules or bye-laws View Judgements
  264 Removal of structures, etc. which are in ruins or likely to fall View Judgements
  265 Periodic inspection of buildings View Judgements
  266 Dangerous openings in buildings View Judgements
  267 Power of Commissioner to direct removal of persons directing unlawful work .- View Judgements
  268 Powers of Commissioner to vacate any building in certain circumstances .- View Judgements
  269 section 269 View Judgements
  270 Commissioner to make draft improvement scheme View Judgements
  271 Particulars to be provided for in an improvement scheme View Judgements
  272 Procedure on completion of scheme View Judgements
  273 Right of owner to demand acquisition on issue of notification when building operation are in progress View Judgements
  274 Right of owner to demand acquisition or withdrawal by corporation after lapse of two years from date of notification View Judgements
  275 Standing Committee after publication and service of notices to forward scheme to Corporation for approval View Judgements
  276 Corporation to consider improvement scheme and to approve or disapprove .- View Judgements
  277 Commissioner to apply to State Government for sanction to the scheme View Judgements
  278 On receipt of sanction declaration to be published giving particulars of land to be acquired and on publication of such declaration Commissioner to be authorised to execute scheme View Judgements
  279 If Corporation fails to acquire the land, owner may call upon corporation to acquire it or to withdraw from proposal View Judgements
  280 Power to declare an area to be a clearance area View Judgements
  281 clearance orders View Judgements
  282 Acquisition of land surrounded by or adjoining clearance area View Judgements
  283 Provision with respect to property of the Corporation within surrounded by, or adjoining, clearance area View Judgements
  284 Acquisition of land surrounded by or adjoining clearance area View Judgements
  284a Treatment of land in a clearance area View Judgements
  284b Arrangement where acquisition of land in clearance area unnecessary View Judgements
  284c Power to acquire cleared land which owners have failed to redevelop View Judgements
  284d Power of Court to determine lease where premises demolished View Judgements
  284e Power to declare an area to be re-development area View Judgements
  284f Re-development plan View Judgements
  284g Acquisition of land for purposes of re-development View Judgements
  284h Extinguishment of ways easement, etc. over land acquired under sections 284, 284c and 284g View Judgements
  284i Mode of provisions of accommodation View Judgements
  284j Power of Commissioner to acquire land for housing accommodation View Judgements
  284k Mode of acquisition of land for housing accommodation View Judgements
  284l Power of dealing with land acquired or appropriated for provision of housing accommodation View Judgements
  284m Supplementary powers in connection with provision accommodation View Judgements
  284n Extent to which Land Acquisition Act shall apply to acquisitions of land otherwise than by agreement View Judgements
  284o Determination by special Tribunal in certain in certain cases View Judgements
  284p Special provisions as to compensation View Judgements
  284q Collector to take possession after making an award and transfer land Corporation View Judgements
  284r Condition for levying betterment charges in clearance and re-development areas View Judgements
  284s method of calculating charge View Judgements
  284t Procedure for determining charge View Judgements
  285 Maintenance of firemen and of necessary fire engines, etc . View Judgements
  286 Power of chief officer of Fire-brigade at a Fire View Judgements
  287 Police and Municipal officers and servants to aid the fire-brigade View Judgements
  288 Damage done by fire-brigade to be deemed damage by fire View Judgements
  289 Report of fire to be submitted View Judgements
  290 Commissioner to provide for cleansing of streets and removal refuse View Judgements
  291 Refuse, etc. to be the property of the Corporation View Judgements
  292 Provisions and appointment of receptacles, depots and places for refuse, etc .- View Judgements
  293 Provision may be made by Commissioner for collection etc. of excrementitious and pollute matter View Judgements
  294 Special sanitary arrangements at certain places View Judgements
  295 Scavenger's duties in certain cases may not be disenarged by Private individuals without Commissioner's permission View Judgements
  296 Power to inspect premises for sanitary purposes View Judgements
  297 Cleansing and lime-washing unfit for human habitation View Judgements
  298 Building or rooms in building unfit for human habitation View Judgements
  299 . Power to require repairs of in sanitary buildings View Judgements
  300 Power to order demolition of insanitary buildings View Judgements
  301 Procedure where demolition order made View Judgements
  302 Building rendered fit not to be deemed unfit for ten years if not conforming to regulations made subsequently View Judgements
  303 Power to order demolition of obstructive buildings View Judgements
  304 Effect of order for demolition obstructive building View Judgements
  305 compensation for acquiring obstructive buildings recoverable in certain cases as improvement expenses View Judgements
  306 Appeal against demolition orders View Judgements
  306a 1 Prohibition of back-to-back buildings View Judgements
  307 Overcrowded dwellings View Judgements
  308 Insanitary huts and sheds View Judgements
  309 Removal of carcasses of dead animals View Judgements
  310 Places for public bathing, etc. to be fixed by Commissioner and regulation of use of such places View Judgements
  311 Prohibition of bathing, etc. contrary to order View Judgements
  312 . Prohibition of corruption of water by steeping therein animal or other matter, etc View Judgements
  313 Factory, etc. not to be newly established without permission of Commissioner .- View Judgements
  314 Prohibition of corruption of water by chemicals, etc View Judgements
  315 Power of Commissioner, Medical Officer of Health, etc. in case of dangerous diseases View Judgements
  316 Any place may at any time be inspected for purpose of preventing spread of dangerous disease View Judgements
  317 Destruction of huts and sheds when necessary View Judgements
  318 Closure of lodging and eating houses View Judgements
  319 Commissioner may take special measures on out break of any dangerous disease View Judgements
  320 Places for disposal of the dead to be registered . View Judgements
  321 Provision of new places for disposal of the dead View Judgements
  322 New places for disposal of the dead not to be opened without permission of Commissioner View Judgements
  323 1 [State] Government may direct closing of any place for disposal of dead View Judgements
  324 1 [State] government may sanction reopening of places which have been closed for disposal of dead View Judgements
  325 Burials within places of worship and exhumations not to be made without permission of Commissioner View Judgements
  326 Acts prohibited in connection with disposal of dead View Judgements
  327 What to be deemed municipal markets and slaughter-houses View Judgements
  328 Provision of new municipal markets and slaughter-houses View Judgements
  329 Municipal markets, slaughter-houses and stock-yards may be closed View Judgements
  330 Prohibition of sale of commodities sold in municipal markets View Judgements
  331 Opening of private markets and of private slaughter-house View Judgements
  332 Levy of stallages, rents and fees in municipal markets, slaughter-house, stock-yard, market or premises View Judgements
  333 Removal of live cattle, sheep, goats or swine from any municipal slaughter-house, stock-yard, market or premises View Judgements
  334 Power to expel persons contravening rules, bye-laws, or standing orders View Judgements
  335 Prohibition of import of cattle, etc. into City without permission View Judgements
  336 Commissioner may enter any place where slaughter of animals or sale of flesh contrary to the provisions of this Act is suspected View Judgements
  337 Commissioner to provide for inspection of articles exposed for sale for human food View Judgements
  338 Unwholesome articles, etc to be seized View Judgements
  339 Disposal of perishable articles seized View Judgements
  340 Saving of Bombay Animal Preservation Act, 1948 . View Judgements
  341 Provisions of this Chapter when applicable View Judgements
  342 Management of Undertaking by Transport Manager View Judgements
  343 Levy of fares and charges for transport services View Judgements
  344 Acquisition of immovable property View Judgements
  345 Provisions governing disposal of municipal property View Judgements
  346 Statement of permanent officers and servants to be prepared by Transport Manager and sanctioned by Transport Committee View Judgements
  347 Restriction on appointment of permanent officers and servants View Judgements
  348 Creation of temporary posts View Judgements
  349 Power of appointment in whom to vest View Judgements
  350 Leave of absence View Judgements
  351 Constitution of Transport Fund View Judgements
  352 Transport Manager to receive payments on account of Transport Fund and to lodge them in bank View Judgements
  353 How Transport Fund shall be drawn against View Judgements
  354 Deposit of portion of Transport Fund may be made with bank or agency out of city when convenient View Judgements
  355 Only sums covered by budget grant to be expended from Transport Fund View Judgements
  356 Procedure when money not covered by budget grant is expended under clause (c), (d) or (e) of sub-section (2) of section 355 View Judgements
  357 Purposes for which Transport Fund is to be applied View Judgements
  358 Investment of surplus money View Judgements
  359 Fixed annual payment to Municipal fund View Judgements
  360 Disposal of surplus balance of revenue View Judgements
  361 Accounts of the Transport Undertaking View Judgements
  362 Preparation of annual administration report and statement of accounts View Judgements
  363 Appointment of Registrars View Judgements
  364 Register books to be maintained View Judgements
  365 Registrars to inform themselves of all births and deaths View Judgements
  366 Information respecting finding of new-born child to be given View Judgements
  367 Information respecting finding of new-born child to be given View Judgements
  368 Information of death to be given View Judgements
  369 Medical practitioner who attended a deceased person to certify cause of his death View Judgements
  370 Correction of errors in registers of births or deaths View Judgements
  371 Registration of name of child or of alteration of name View Judgements
  372 Grant of licences to Architects or Engineers, Structural Designers, plumbers and Clerks of Works View Judgements
  373 Orders may be prescribed for guidance of Surveyors, etc View Judgements
  37 4 Fees and charges of licensed plumbers to be prescribed by Standing Committee View Judgements
  375 Licensed Plumbers to be bound to execute work properly View Judgements
  376 Certain things not to be keep's and certain trades and operations not to be carried on, without licence View Judgements
  376a Certain things not to be kept and certain trades and operations not to be carried on, without licence View Judgements
  377 Prohibiti of sale in municipal markets without licence of Commissioner .- III. View Judgements
  378 Private markets not to be kept open without licence View Judgements
  379 Prohibition of sale in unauthorised private markets View Judgements
  380 Slaughter of animal for skins View Judgements
  381 Prohibition of sale of animals, etc. except in market View Judgements
  382 Butchers and persons who sell flesh of animals to be licenes . View Judgements
  383 Licence required for dealing in dairy produces View Judgements
  384 Licences for sale in public places View Judgements
  385 Licences for use of skill in handicrafts or rendering services for purposes of gain in public place or street View Judgements
  386 General provisions regarding grant, suspension or revocation of licences and written permissions and levy of fees, etc View Judgements
  387 Power of entry and inspection View Judgements
  388 Time of making entry View Judgements
  388a Power of Commissioner to evict persons summarily in certain cases View Judgements
  389 Doing minimum damage in certain cases View Judgements
  390 Commissioner to determine compensation View Judgements
  391 Appeal View Judgements
  392 Certain offences punishable with fine View Judgements
  393 Offences punishable under the Penal Code View Judgements
  394 Punishment for offences of preparing false election rolis View Judgements
  395 Punishment for acquiring share or interest in contracts, etc. with Corporation .- View Judgements
  396 Punishment for branch of section 61 or 62 View Judgements
  397 Punishment for offences against section 194 View Judgements
  398 penalty for evasion of octroi or toll View Judgements
  399 General penalty View Judgements
  400 Extent of penal responsibility of agents of trustees and owners View Judgements
  401 Offences by companies, etc View Judgements
  402 Compensation payable by offenders against this Act for damage caused by them View Judgements
  403 Procedure in election inquiries View Judgements
  404 Disqualification for election as councillor for certain election offences View Judgements
  405 Reference to Civil Appellate Court View Judgements
  406 Appeals when and to whom to lie View Judgements
  407 Cause of complaint when to be deemed to have accrued View Judgements
  408 Arbitration View Judgements
  409 Appointment of expert valuer View Judgements
  410 Reference to Civil Appellate Court View Judgements
  411 An appeals to the 1 [Civil Appellate Court] View Judgements
  412 Costs of proceeding in appeal View Judgements
  413 Unappealed values and taxes and decesions on appeal to be final View Judgements
  414 Appeals to the judge View Judgements
  415 Appeals against demolition orders View Judgements
  416 Appeals against decision of the Judge regarding payment of expenses works executed View Judgements
  416a Fees in appeals before 2 [Civil Appellate Court] View Judgements
  417 Remely of owner of building or land against occupier who prevents complying with any provisions of this Act View Judgements
  418 Power to summon witness and compel production of documents View Judgements
  419 Fees in proceeding before the Judge View Judgements
  420 Exemption of poor persons from fees View Judgements
  421 Repayment of half fees on settlement before hearing View Judgements
  422 Appointment of a Magistrate of the First Class View Judgements
  423 Reference to Magistrates View Judgements
  424 Disposal of animals and articles of non-perishable nature seized under section 338 View Judgements
  425 Penalty for possessing food which appears to be diseased unsound or unwholesome or unfit for human food View Judgements
  426 Application for summons to be refused if not applied for within a reasonable time . View Judgements
  427 Cognizance of offences View Judgements
  428 Limitation of time within which complaints of offences punishable under this Act shall be entertained View Judgements
  429 Power of Magistrate to hear cases in absence of accused View Judgements
  430 Report of Chemical Analyser to Government View Judgements
  431 Complaint concerning nuisances View Judgements
  432 Appeal to the 1 [Criminal Appellate Court] from order passed under section 431 View Judgements
  433 Offenders against this Act may in certain cases be arrested by police officers .- View Judgements
  434 Code of Civil Procedure to apply View Judgements
  435 Limitation View Judgements
  436 Execution of orders of the Judge and Civil 1 [Appellate Courts] View Judgements
  437 Criminal Procedure Code to apply to all enquiries and proceedings before Magistrates View Judgements
  437a Repealed View Judgements
  437b Repealed View Judgements
  437c Repealed View Judgements
  437d Repealed View Judgements
  437e Repealed View Judgements
  437f Repealed View Judgements
  438 Recovery of expenses of removals by Commissioner under certain sections View Judgements
  439 Expenses recoverable under the Act to be payble on demand, and if not paid on demand may be recovered as arrear of property tax View Judgements
  440 If defaulter is owner of premises in respect of which expenses are payable, occupier to be also liable for payment thereof . View Judgements
  441 Commissioner may agree to receive payment of expenses in instalments .- View Judgements
  442 Certain expenses may be declared to be improvement expenses View Judgements
  443 Proportion o improvement expenses may be deducted from rent View Judgements
  444 Redemption of charge for improvement expenses View Judgements
  445 Recovery of instalments due under sections 441 and 442 View Judgements
  446 In default of owner the occupier of any premises may execute required work and recover expenses from the owner View Judgements
  447 Persons liable for expenses or compensation may be sued for recovery thereof View Judgements
  448 Power of state Government to require performance of duties in default of any municipal authority View Judgements
  449 Expenses of measures enforced under section 448 how to be recovered View Judgements
  450 Power to 1 [State] Government to call for extracts from proceedings, etc View Judgements
  451 Power of 1 [State] Government to suspend action under this Act View Judgements
  452 1 Power of 2 [State] Government to supersede Corporation in case of incompetency, persistent default or excess or abuse of powers View Judgements
  452a deleted View Judgements
  453 Rules in Schedule to be part of the Act View Judgements
  454 Alteration of and additions to Schedule View Judgements
  455 Power to make rules subject to sanction of 1 [state] Government View Judgements
  456 Power of 1 [State Government to make rules View Judgements
  457 Matters in respect of which rules may be made View Judgements
  458 By-laws for what purpose to be made View Judgements
  459 Commissioner to lay draft bye-laws before the Corporation for its consideration View Judgements
  460 Hearing by Corporation of objections to proposed bye-laws View Judgements
  461 Bye-laws to be confirmed by 1[State] Government View Judgements
  462 Bye-laws confirmed by 1 [State] Government to be published in the Official-Gazette View Judgements
  463 Printed copies of bye-laws to be kept on sale View Judgements
  464 1 [State] Government may modify or repeal bye-laws View Judgements
  465 Regulations View Judgements
  466 Making of standing orders by Commissioner View Judgements
  467 Posting of standing orders and table of stallages, rents, etc View Judgements
  468 Penalty for breach of rules, bye-laws, regulations or standing orders View Judgements
  469 Public Notices how to be made known View Judgements
  470 Advertisements how to be made View Judgements
  471 Consent, etc. of Corporation, etc. may be proved by written document View Judgements
  472 Notice, etc. by whom to be served or presented View Judgements
  473 Service how to be affected on owners of premises and other persons View Judgements
  474 Service on owner or occupier of premises how to be effected View Judgements
  475 Sections 472, 473 and 474, inapplicable to Magistrate's summons View Judgements
  476 Signature on notices, etc. may be stamped View Judgements
  477 Power of Commissioner to call for information as to ownership of premises .- View Judgements
  478 Work or thing done without written permission of the Commissioner to be deemed unauthorised View Judgements
  479 Works, etc. which any person is required to execute may in certain cases be executed by Commissioner at such person's cost View Judgements
  480 Supply of materials View Judgements
  481 Provisions respecting institution, etc. of civil and criminal actions and obtaining legal advice View Judgements
  482 Councillors, etc. to be deemed to be public servants View Judgements
  483 Co-operation of Police, etc View Judgements
  484 Assistance and errors in assessments, etc. not to be deemed to invalidate such assessment, etc View Judgements
  485 Informalities and errors in assessments, etc. not to be deemed to invalidate such assessment, etc View Judgements
  486 Indemnity for acts done in good faith View Judgements
  487 of persons acting under this Act against suits View Judgements
  488 Savings in respect of certain provisions of Bombay Land Revenue .- View Judgements
  489 Limitation of liability of agent or trustee of owner View Judgements
  490 Certain Acts to cease to apply to City View Judgements
  491 Amendment of certain enactments View Judgements
  492 [Deleted] .- Repeal [Deleted by the Gujrat Adaptation of Laws Order, 1960.] View Judgements
  493 Transitory provisions View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon