MAHARASHTRA AGRICULTURAL LANDS (CEILING ON HOLDINGS) ACT, 1961


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 PROHIBITION ON HOLDING LAND IN EXCESS OF CEILING AREA AND AREA IN EXCESS OF CEILING TO BE SURPLUS LANDS View Judgements
  4 LAND HELD BY A FAMILY UNIT View Judgements
  5 CEILING AREA View Judgements
  6 LANDS HELD IN EXCESS OF CEILING AREA DEEMED TO BE WITHIN CEILING AREA IN CERTAIN CIRCUMSTANCES View Judgements
  7 PERSONS HOLDING BOTH EXEMPTED LAND AND OTHER LAND View Judgements
  8 RESTRICTION ON TRANSFER View Judgements
  9 RESTRICTION ON ACQUISITION OF LAND IN EXCESS OF CEILING AREA View Judgements
  10 CONSEQUENCES OF CERTAIN TRANSFERS AND ACQUISITIONS OF LAND View Judgements
  11 RESTRICTION ON PARTITION View Judgements
  11A CEILING AREA WHERE LAND IS CONVERTED INTO ANOTHER CLASS View Judgements
  12 SUBMISSION OF RETURNS View Judgements
  12A POWER OF STATE GOVERNMENT TO EXTEND TIME FOR FILING RETURN View Judgements
  13 FAILURE TO SUBMIT RETURN View Judgements
  14 POWER OF COLLECTOR TO HOLD ENQUIRY View Judgements
  15 DIVISION OF SURVEY NUMBERS OR OF SUBDIVISIONS THERE OF IN DETERMINING AREA OF SURPLUS LAND View Judgements
  16 SELECTION OF LAND FOR RETENTION IN CEILING AREA View Judgements
  17 NOTICE TO PERSONS AFFECTED BY ENQUIRY UNDER SECTION 14 View Judgements
  18 COLLECTOR TO CONSIDER CERTAIN MATTERS View Judgements
  19 POWER OF COLLECTOR TO RESTORE LAND TO LANDLORD IN CERTAIN CASES View Judgements
  20 MANNER OF CONSIDERING CLAIM OF LANDLORD TO LAND, UNDER SECTION 19 View Judgements
  21 COLLECTOR TO MAKE DECLARATION REGARDING SURPLUS LAND, ETC., AND CONSEQUENCES THEREOF View Judgements
  21A DAMAGES FOR USE AND OCCUPATION OF SURPLUS View Judgements
  22 PAYMENT OF COMPENSATION View Judgements
  23 QUANTUM OF COMPENSATION View Judgements
  24 COLLECTOR TO GIVE NOTICE CALLING UPON INTERESTED PERSONS TO SUBMIT CLAIMS TO COMPENSATION View Judgements
  25 DETERMINATION OF COMPENSATION AND APPORTIONMENT THEREOF View Judgements
  26 MODE OF PAYMENT OF AMOUNT OF COMPENSATION View Judgements
  27 DISTRIBUTION OF SURPLUS LAND View Judgements
  27A POWER OF COLLECTOR TO GRANT LAND (OR PUBLIC PURPOSES, ETC. View Judgements
  28 SPECIAL PROVISION IN RESPECT OF LAND TAKEN OVER FROM INDUSTRIAL UNDERTAKING TO ENSURE EFFICIENT CULTIVATION AND CONTINUED SUPPLY OF RAW MATERIAL View Judgements
  28A INTERIM ARRANGEMENT FOR GRANT OF LAND, PENDING SETTING UP OF JOINT FARMING SOCIETIES IN ACCORDANCE WITH SCHEME View Judgements
  28AA POWER OF STATE GOVERNMENT TO GRANT LAND TO STATE CORPORATIONS View Judgements
  28B SUPPLY OF RAW MATERIAL AND REGULATION OF FAIR PRICE View Judgements
  28BA SPECIAL PROVISION IN RESPECT OF CERTAIN HOLDINGS TO ENSURE THEIR INTEGRITY, ETC View Judgements
  29 RESTRICTION ON TRANSFER OR DIVISION OF LAND GRANTED UNDER S. 28 View Judgements
  30 POWERS OF COLLECTOR IN MAKING INQUIRIES View Judgements
  31 MANNER OF RECORDING DECISIONS OF COLLECTOR View Judgements
  32 SERVICE OF NOTICES View Judgements
  33 APPEALS View Judgements
  34 POWER OF MAH. REVENUE TRIBUNAL TO CONFIRM, ORDER, ETC View Judgements
  35 LIMITATION FOR APPEALS View Judgements
  36 COURT-FEE XXX-VI OF 1959 View Judgements
  37 POWER OF COLLECTOR TO CORRECT CLERICAL, ETC. MISTAKES IN DECLARATION OR AWARD View Judgements
  38 SUMS RECOVERABLE AS ARREARS OF LAND REVENUE View Judgements
  39 MODE OF PUTTING PERSONS IN POSSESSION OF LANE View Judgements
  40 SUMMARY EVICTION View Judgements
  40A PENALTY FOR FAILURE TO FURNISH RETURNS ETC View Judgements
  41 BAR OF JURISDICTION View Judgements
  42 INQUIRIES AND PROCEEDINGS TO BE JUDICIAL PROCEEDINGS View Judgements
  43 XLV OF 1860 View Judgements
  43A PARTICULARS TO BE FURNISHED WHERE LAND IS HELD IN JURISDICTION OF MORE THAN ONE VILLAGE ACCOUNTANT View Judgements
  44 PROTECTION OF ACTION TAKEN UNDER THIS ACT View Judgements
  44A TRIBUNAL TO XERCISE POWERS AND PERFORM DUTIES OF COLLECTOR IN CERTAIN AREAS FOR CERTAIN PURPOSES OF ACT TO THE EXCLUSION OF COLLECTOR View Judgements
  44B PLEADERS, ETC. EXCLUDED FROM APPEARANCE View Judgements
  45 CONTROL View Judgements
  45A POWER OF REVISION OF COMMISSIONER IN INQUIRIES AND PROCEEDINGS UNDER SECTION 27 View Judgements
  46 POWER TO MAKE RULES View Judgements
  47 EXEMPTED LANDS View Judgements
  48 ENACTMENTS AMENDED WITH EFFECT FROM THE COMMENCEMENT OF THE AMENDING ACT. 1972 View Judgements
  49 POWER TO REMOVE DIFFICULTIES View Judgements



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