Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : DEFINITION AND DELIMITATION OF CANTONMENT View Judgements
  3 Definition of cantonments View Judgements
  4 Alteration of limits of cantonments View Judgements
  5 The effect of including area in cantonment View Judgements
  6 Disposal of cantonment fund and cantonment development fund when area ceases to be a cantonment View Judgements
  7 Disposal of cantonment fund and cantonment development fund when area ceases to be included in a cantonment View Judgements
  8 Application of funds and property transferred under sections 6 and 7 View Judgements
  9 Limitations of operation of Act View Judgements
  title CHAPTER III : CANTONMENT BOARDS View Judgements
  10 Cantonment Board View Judgements
  11 Incorporation of Cantonment Board View Judgements
  12 Constitution of Cantonment Boards View Judgements
  13 Power to vary constitution of Boards in special circumstances View Judgements
  14 Term of office of members View Judgements
  15 Filling of vacancies View Judgements
  16 Vacancies in special cases View Judgements
  17 Oath or affirmation View Judgements
  18 Resignation View Judgements
  19 President and Vice-President View Judgements
  20 Term of office of Vice-President View Judgements
  21 Duties of President View Judgements
  22 Duties of Vice-President View Judgements
  23 Allowances to Vice-President and members View Judgements
  24 Appointment of Chief Executive Officer View Judgements
  25 Duties of Chief Executive Officer View Judgements
  26 Special power of Chief Executive Officer View Judgements
  27 Electoral rolls View Judgements
  28 Qualification of electors View Judgements
  29 Qualification for being a member of the Board View Judgements
  30 Interpretation View Judgements
  31 Power to make rules regulating elections View Judgements
  32 Member not to vote on matter in which he is interested View Judgements
  33 Liability of members View Judgements
  34 Removal of members View Judgements
  35 Consequences of removal View Judgements
  36 Member of the Board to be deemed a public servant View Judgements
  37 Disqualification of person as an employee of Board View Judgements
  38 Cantonment employee to be deemed a public servant View Judgements
  39 Meetings View Judgements
  40 Business to be transacted View Judgements
  41 Quorum View Judgements
  42 Presiding Officer View Judgements
  43 Minutes View Judgements
  44 Meetings to be public View Judgements
  45 Method of deciding questions View Judgements
  46 Civil area View Judgements
  47 Committees for civil areas View Judgements
  48 Power to make regulations View Judgements
  49 Joint action with other local authority View Judgements
  50 Report on administration View Judgements
  51 Power of Central Government to require production of documents View Judgements
  52 Inspection View Judgements
  53 Power to call for documents View Judgements
  54 Power to require execution of work, etc View Judgements
  55 Power to provide for enforcement of direction under section 54 View Judgements
  56 Power to override decision of Board View Judgements
  57 Power of Central Government to review View Judgements
  58 Power of General Officer Commanding-in-Chief, the Command, on reference under section 56 or otherwise View Judgements
  59 Power of Central Government on a reference made under section 56 View Judgements
  60 Supersession of Board View Judgements
  61 Validity of proceedings, etc View Judgements
  title CHAPTER IV : DUTIES AND DISCRETIONARY FUNCTIONS OF BOARDS View Judgements
  62 Duties of Board View Judgements
  63 Power to manage property View Judgements
  64 Discretionary functions of Board View Judgements
  65 Power of expenditure of educational, health and other purposes outside the cantonment View Judgements
  title CHAPTER V : TAXES AND FEES View Judgements
  66 General power of taxation View Judgements
  67 Charging of fees View Judgements
  68 Norms of property tax View Judgements
  69 Framing of preliminary proposals View Judgements
  70 Objections and disposal thereof View Judgements
  71 Imposition of tax View Judgements
  72 Power of Central Government to issue directions to the Board View Judgements
  73 Definition of "annual rateable value" View Judgements
  74 Incidence of taxation View Judgements
  75 Assessment list View Judgements
  76 Revision of assessment list View Judgements
  77 Authentication of assessment list View Judgements
  78 Evidential value of assessment list View Judgements
  79 Amendment of assessment list View Judgements
  80 Preparation of new assessment list View Judgements
  81 Notice of transfers View Judgements
  82 Notice of erection of buildings View Judgements
  83 Demolition, etc., of buildings View Judgements
  84 Remission of tax View Judgements
  85 Power to require entry in assessment list of details of buildings View Judgements
  86 Notice to be given of the circumstances in which remission or refund is claimed View Judgements
  87 What buildings, etc., are to be deemed vacant View Judgements
  88 Notice to be given of every occupation of vacant building or house View Judgements
  89 Tax on buildings and land to be a charge thereon View Judgements
  90 Inspection of imported goods, octroi, terminal tax and toll, etc View Judgements
  91 Power to seize, etc View Judgements
  92 Lease of octroi, terminal tax or toll View Judgements
  93 Appeals against assessment View Judgements
  94 Costs of appeal View Judgements
  95 Recovery of costs from Board View Judgements
  96 Conditions of right to appeal View Judgements
  97 Finality of appellate orders View Judgements
  98 Time and manner of payment of taxes View Judgements
  99 Public notice for taxes due View Judgements
  100 Notice of demand View Judgements
  101 Recovery of tax View Judgements
  102 Interest payable on taxes due View Judgements
  103 Distress View Judgements
  104 Disposal of distrained property View Judgements
  105 Attachment and sale of immovable property View Judgements
  106 Recovery from a person about to leave cantonment and refund of surplus sale proceeds, if any View Judgements
  107 Power to institute suit for recovery View Judgements
  108 Board to be a Municipality for taxation purposes View Judgements
  109 Payment to be made to a Board as service charges by Central Government or the State Government View Judgements
  110 Power to make special provision for conservancy in certain cases View Judgements
  111 Exemption in case of buildings View Judgements
  112 General Power of exemption View Judgements
  113 Exemption of poor persons View Judgements
  114 Composition View Judgements
  115 Irrecoverable debt View Judgements
  116 Obligation to disclose liability View Judgements
  117 Immaterial error not to affect liability View Judgements
  118 Distraint not to be invalid by reason of immaterial defect View Judgements
  title CHAPTER VI : CANTONMENT FUND AND PROPERTY View Judgements
  119 Cantonment fund and cantonment development fund View Judgements
  120 Custody of cantonment fund and cantonment development fund View Judgements
  121 Power of Board to borrow money View Judgements
  122 Property View Judgements
  123 Application of cantonment fund, cantonment development fund and property View Judgements
  124 Acquisition of immovable property View Judgements
  125 Power to make rules regarding cantonment fund, cantonment development fund and property View Judgements
  title CHAPTER VII : CONTRACTS View Judgements
  126 Contracts by whom to be executed View Judgements
  127 Sanction View Judgements
  128 Execution of contract View Judgements
  129 Contracts improperly executed not to be binding on a Board View Judgements
  title CHAPTER VIII : SANITATION AND THE PREVENTION AND TREATMENT OF DISEASE View Judgements
  130 Responsibility for sanitation View Judgements
  131 General duties of Health Officer View Judgements
  132 Public latrines, urinals and conservancy establishments View Judgements
  133 Duty of occupier to collect and deposit rubbish, etc View Judgements
  134 Power of Board to undertake private conservancy arrangement View Judgements
  135 Deposits and disposal of rubbish, etc View Judgements
  136 Cesspools, receptacles, for filth, etc View Judgements
  137 Filling up of tank, etc View Judgements
  138 Provision of latrines, etc View Judgements
  139 Sanitation in factories, etc View Judgements
  140 Private latrines View Judgements
  141 Special provisions for collection of rubbish and solid waste management View Judgements
  142 Removal of congested buildings View Judgements
  143 Overcrowding of dwelling houses View Judgements
  144 Power to require repair or alteration of building View Judgements
  145 Power to require land or building to be cleansed View Judgements
  146 Prohibition in respect of air pollutant View Judgements
  147 Power to order disuse of house View Judgements
  148 Removal of noxious vegetation View Judgements
  149 Agriculture and irrigation View Judgements
  150 Power to call for information regarding burial and burning grounds View Judgements
  151 Permission for use of new burial or burning ground View Judgements
  152 Power to require closing of burial or burning ground View Judgements
  153 Exemption from operation of sections 150 to 152 View Judgements
  154 Removal of corpses View Judgements
  155 Obligation concerning infectious, contagious or communicable diseases View Judgements
  156 Blood Bank View Judgements
  157 Special measures in case of outbreak of infectious or epidemic diseases View Judgements
  158 Power to require names of dairyman's customers View Judgements
  159 Power to require names of a washerman's customers View Judgements
  160 Power to require names of patients or customers of a medical practitioner or paramedical workers View Judgements
  161 Report after inspection of dairy or washerman or medical practitioner's place of business View Judgements
  162 Action on report submitted by Health Officer View Judgements
  163 Examination of milk, washed clothes or needles, syringes, etc View Judgements
  164 Contamination of public conveyance View Judgements
  165 Disinfection of public conveyance View Judgements
  166 Penalty for failure to report View Judgements
  167 Driver of conveyance not bound to carry person suffering from infectious or contagious disease View Judgements
  168 Disinfection of building or articles therein View Judgements
  169 Destruction of infectious hut or shed View Judgements
  170 Temporary shelter for inmates of disinfected or destroyed building or shed View Judgements
  171 Disinfection of building before letting the same View Judgements
  172 Disposal of infected article without disinfection View Judgements
  173 Means of disinfection View Judgements
  174 Making or selling of food, etc., or washing clothes by infected person View Judgements
  175 Power to restrict or prohibit sale of food or drink View Judgements
  176 Control over wells, tanks, etc View Judgements
  177 Disposal of infectious corpse View Judgements
  178 Maintenance or aiding of hospitals or dispensaries View Judgements
  179 Medical supplies, appliances, etc View Judgements
  180 Free patients View Judgements
  181 Paying patients View Judgements
  182 Power to order person to attend hospital or dispensary View Judgements
  183 Power to exclude from cantonment persons refusing to attend hospital or dispensary View Judgements
  184 Routes for pilgrims and others View Judgements
  185 Conditions of service of Safai karamcharis and others View Judgements
  title CHAPTER IX : WATER-SUPPLY, DRAINAGE AND SEWAGE COLLECTION View Judgements
  186 Maintenance of water-supply View Judgements
  187 Terms of water-supply View Judgements
  188 Board to carry out survey and formulate proposals View Judgements
  189 Control over sources of public water-supply View Judgements
  190 Power to require maintenance or closing of private source of public drinking water-supply View Judgements
  191 Supply of water View Judgements
  192 Power to require water-supply to be taken View Judgements
  193 Supply of water under agreement View Judgements
  194 Board not liable for failure of supply View Judgements
  195 Conditions of universal application View Judgements
  196 Supply to persons outside cantonment View Judgements
  197 Penalty View Judgements
  198 Power of Board to lay wires, connections, etc View Judgements
  199 Wires, etc., laid above surface of ground View Judgements
  200 Connection with main not to be made without permission View Judgements
  201 Power to prescribe ferrules and to establish meters, etc View Judgements
  202 Power of inspection View Judgements
  203 Power to fix rates and charges View Judgements
  204 Government water-supply View Judgements
  205 Water supply for domestic consumption View Judgements
  206 Recovery of charges View Judgements
  207 Supply of water from Government water-supply to the Board View Judgements
  208 Functions of the Board in relation to distribution of bulk supply View Judgements
  209 Special provisions concerning drainage and sewage View Judgements
  210 Construction of and Control of drains and sewage collection and disposal works View Judgements
  211 Certain matters not to be passed into cantonment drains View Judgements
  212 Application by owners and occupiers to drain into cantonment drains View Judgements
  213 Drainage of undrained premises View Judgements
  214 New premises not to be erected without drains View Judgements
  215 Power to drain group or block of premises by combined operations View Judgements
  216 Power to close or limit the use of private drains in certain cases View Judgements
  217 Use of drain by a person other than the owner View Judgements
  218 Sewage and rain water drains to be distinct View Judgements
  219 Power to require owner to carry out certain works for satisfactory drainage View Judgements
  220 Appointment of places for the emptying of drains and collection of sewage View Judgements
  221 Connection with water works and drains not to be made without permission View Judgements
  222 Buildings, railways and private streets not to be erected or constructed over drains or water works without permission View Judgements
  223 Rights of user of property for aqueducts, lines, etc View Judgements
  224 Power of owner of premises to place pipes and drains through land belonging to other persons View Judgements
  225 Power to require railway level, etc., to be raised or lowered View Judgements
  226 Power to execute work after giving notice to the person liable View Judgements
  227 Power to affix shafts, etc., for ventilation of drain or cesspool View Judgements
  228 Power to examine and test drains, etc., believed to be defective View Judgements
  229 Bulk delivery of sewage by the Board View Judgements
  230 Employment of Government agencies for repair, etc View Judgements
  231 Works to be done by licensed plumber View Judgements
  232 Prohibition of certain acts View Judgements
  title CHAPTER X.: TOWN PLANNING AND CONTROL OVER BUILDINGS, ETC. View Judgements
  233 Preparation of land use plan View Judgements
  234 Sanction for building View Judgements
  235 Notice of new buildings View Judgements
  236 Conditions of valid notice View Judgements
  237 Powers of Board under certain sections exercisable by Chief Executive Officer View Judgements
  238 Power of Board to sanction or refuse View Judgements
  239 Order of stoppage of building or works in certain cases and disposal of things removed View Judgements
  240 Power to sanction general scheme for prevention of overcrowding, etc View Judgements
  241 Compensation View Judgements
  242 Completion notice View Judgements
  243 Lapse of sanction View Judgements
  244 Restrictions on use of buildings View Judgements
  245 Period for completion of building View Judgements
  246 Completion certificate View Judgements
  247 Illegal erection and re-erection View Judgements
  248 Power to stop erection or re-erection or to demolish View Judgements
  249 Power to seal unauthorised constructions View Judgements
  250 Courts not to entertain proceedings in certain cases View Judgements
  251 Power to make bye-laws View Judgements
  252 Prohibition of structures or fixtures which cause obstruction in streets View Judgements
  253 Unauthorised buildings over drains, etc View Judgements
  254 Drainage and sewer connections View Judgements
  255 Power to attach brackets for lamps and other accessories View Judgements
  256 Maintenance of Roads View Judgements
  257 Temporary occupation of street, land, etc View Judgements
  258 Closing and opening of streets View Judgements
  259 Names of streets and numbers of buildings View Judgements
  260 Group Housing Schemes View Judgements
  261 Boundary walls, hedges and fences View Judgements
  262 Felling, lopping and trimming of trees View Judgements
  263 Digging of public land View Judgements
  264 Improper use of land View Judgements
  title CHAPTER XI : MARKETS, SLAUGHTER-HOUSES, TRADES AND OCCUPATIONS View Judgements
  265 Public markets and slaughter-houses View Judgements
  266 Use of public market View Judgements
  267 Power to transfer by public auction, etc View Judgements
  268 Stallages, rents, etc., to be published View Judgements
  269 Private markets and slaughter-houses View Judgements
  270 Conditions of grant of licence for private market or slaughter-house View Judgements
  271 Penalty for keeping market or slaughter-house open without licence, etc View Judgements
  272 Penalty for using unlicensed market or slaughter-house View Judgements
  273 Prohibition and restriction of use of slaughter-house View Judgements
  274 Power to inspect slaughter-houses View Judgements
  275 Power to regulate certain activities View Judgements
  276 Provision of washing places View Judgements
  277 Licences required for carrying on of certain occupations View Judgements
  278 Power to stop use of premises used in contravention of licences View Judgements
  279 Conditions which may be attached to licences View Judgements
  280 Power to vary licence View Judgements
  281 Carrying on trade, etc., without licence or in contravention of section 280 View Judgements
  282 Feeding animals on dirt, etc View Judgements
  283 Powers of entry and seizure View Judgements
  284 Import of cattle and flesh View Judgements
  title CHAPTER XII : SPIRITUOUS LIQUORS AND INTOXICATING DRUGS View Judgements
  285 Unauthorised sale of spirituous liquor or intoxicating drug View Judgements
  286 Unauthorised possession of spirituous liquor View Judgements
  287 Arrest of persons and seizure and confiscation of things for offences against the two last foregoing sections View Judgements
  288 Saving of articles sold or supplied for medicinal purposes View Judgements
  title CHAPTER XIII : PUBLIC SAFETY AND SUPPRESSION OF NUISANCES View Judgements
  289 Penalty for causing nuisances View Judgements
  290 Registration and control of dogs View Judgements
  291 Traffic rule of the road View Judgements
  292 Use of inflammable materials for building purposes View Judgements
  293 Stacking or collecting inflammable materials View Judgements
  294 Care of naked lights View Judgements
  295 Regulation of cinematographic and dramatic performance View Judgements
  296 Discharging fire-works, fire-arms, etc View Judgements
  297 Power to require buildings, wells, etc., to be rendered safe View Judgements
  298 Enclosure of wasteland used for improper purposes View Judgements
  title CHAPTER XIV : REMOVAL AND EXCLUSION FROM CANTONMENTS AND SUPPRESSION OF SEXUAL IMMORALITY View Judgements
  299 Power to remove brothels and prostitutes View Judgements
  300 Penalty for loitering and importuning for purposes of prostitution View Judgements
  301 Removal of persons from cantonment View Judgements
  302 Removal and exclusion from cantonment of disorderly persons View Judgements
  303 Removal and exclusion from cantonment of seditious persons View Judgements
  304 Penalty View Judgements
  title CHAPTER XV : POWERS, PROCEDURES, PENALTIES AND APPEALS View Judgements
  305 Powers of entry View Judgements
  306 Power of inspection by member of a Board View Judgements
  307 Power of inspection, etc View Judgements
  308 Power to enter land, adjoining land where work is in progress View Judgements
  309 Breaking into premises View Judgements
  310 Entry to be made in the day time View Judgements
  311 Owner's consent ordinarily to be obtained View Judgements
  312 Regard to be had to social and religious usages View Judgements
  313 Penalty for obstruction View Judgements
  314 Arrest without warrant View Judgements
  315 Duties of police officers View Judgements
  316 Notices to fix reasonable time View Judgements
  317 Authentication and validity of notices issued by Board View Judgements
  318 Service of notice, etc View Judgements
  319 Method of giving notice View Judgements
  320 Powers of Board in case of non-compliance with notice, etc View Judgements
  321 Occupier not to obstruct owner when complying with notice View Judgements
  322 Liability of occupier to pay in default of owner View Judgements
  323 Relief to agents and trustees View Judgements
  324 Method of recovery View Judgements
  325 Application for a Committee of Arbitration View Judgements
  326 Procedure for convening Committee of Arbitration View Judgements
  327 Constitution of the Committee of Arbitration View Judgements
  328 No person to be nominated who has direct interest or whose services are not immediately available View Judgements
  329 Meetings and powers of Committee of Arbitration View Judgements
  330 Decisions of Committee of Arbitration View Judgements
  331 Prosecutions View Judgements
  332 Composition of offence View Judgements
  333 General penalty View Judgements
  334 Offences by companies View Judgements
  335 Cancellation or suspension of licences, etc View Judgements
  336 Recovery of amount payable in respect of damage to cantonment property View Judgements
  337 Limitation for prosecution View Judgements
  338 Protection of action of the Board etc View Judgements
  339 Notice to be given of suits View Judgements
  340 Appeals from executive orders View Judgements
  341 Petition of Appeal View Judgements
  342 Suspension of Action Pending Appeal View Judgements
  343 Revision View Judgements
  344 Finality of the Appellate Orders View Judgements
  345 Right of appellant to be heard View Judgements
  title CHAPTER XVI : RULES AND BYE-LAWS View Judgements
  346 Power to make rules View Judgements
  347 Supplemental provisions respecting rules View Judgements
  348 Power to make bye-laws View Judgements
  349 Penalty for breach of bye-laws View Judgements
  350 Supplemental provisions regarding bye-laws and regulations View Judgements
  351 Rules and bye-laws to be available for inspection and purchase View Judgements
  title CHAPTER XVII : SUPPLEMENTAL PROVISIONS View Judgements
  352 Extension of certain provisions of the Act and rules to place beyond cantonments View Judgements
  353 Power to delegate functions to the President, etc View Judgements
  354 Registration View Judgements
  355 Validity of notices and other documents View Judgements
  356 Admissibility of document or entry as evidence View Judgements
  357 Evidence by officer or employee of the Board View Judgements
  358 Application of Act 4 of 1899 View Judgements
  359 Power to remove difficulties View Judgements
  360 Repeals and savings View Judgements
  omitt -n/a- View Judgements



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