MAHARASHTRA ANCIENT MONUMENTS AND ARCHAEOLOGICAL SITES AND REMAINS ACT, 1960


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CERTAIN ANCIENT AND HISTORICAL MONUMENTS DEEMED TO BE PROTECTED MONUMENTS: HYD. VIII OF 1337 FASLI View Judgements
  4 POWER OF STATE GOVERNMENT TO DECLARE ANCIENT AND HISTORICAL MONUMENTS TO BE PROTECTED MONUMENTS View Judgements
  5 ACQUISITION OF RIGHTS IN A PROTECTED MONUMENT View Judgements
  6 PRESERVATION OF PROTECTED MONUMENT BY AGREEMENT View Judgements
  7 OWNERS UNDER DISABILITY OR NOT IN POSSESSION View Judgements
  8 APPLICATION OF ENDOWMENT TO REPAIR A PROTECTED MONUMENT View Judgements
  9 FAILURE OR REFUSAL TO ENTER INTO AN AGREEMENT ORDER OF THE STATE GOVERNMENT FOR COMPLIANCE WITH SEC.6 (2) IN CERTAIN CASES. View Judgements
  10 POWER TO MAKE ORDER PROHIBITING CONTRAVENTION OF AGREEMENT UNDER SECTION 6 View Judgements
  11 ENFORCEMENT AGREEMENT View Judgements
  12 PURCHASERS AT CERTAIN SALES AND PERSONS CLAIMING THROUGH OWNER BOUND BY INSTRUMENT EXECUTED BY OWNER View Judgements
  13 ACQUISITION OF PROTECTED MONUMENTS,1 OF 1894 View Judgements
  14 MAINTENANCE OF CERTAIN MONUMENTS View Judgements
  15 VOLUNTARY CONTRIBUTIONS AND APPLICATION THEREOF View Judgements
  16 PROTECTION OF PLACE OF WORSHIP FROM MISUSE POLLUTION OR DESECRATION View Judgements
  17 PRESERVATION OF AMENITIES OF PROTECTED MONUMENTS View Judgements
  18 WITH THE SANCTION OF THE STATE GOVERNMENT, THE COLLECTOR MAY:- View Judgements
  19 RIGHT OF ACCESS TO PROTECTED MONUMENTS View Judgements
  20 POWER OF STATE GOVERNMENT TO DECLARE ARCHAEOLOGICAL SITES AND REMAINS TO BE PROTECTED AREAS View Judgements
  21 RESTRICTIONS ON ENJOYMENT OF PROPERTY RIGHT IN PROTECTED AREAS View Judgements
  22 POWER TO ACQUIRE A PROTECTED AREA View Judgements
  23 ARCHAEOLOGICAL EXCAVATIONS View Judgements
  24 COMPULSORY PURCHASE OF ANTIQUITIES, ETC., DISCOVERED DURING EXCAVATION OPERATION View Judgements
  25 POWER OF STALE GOVERNMENT TO CONTROL MOVING OF ANTIQUITIES PROTECTION OF ANTIQUITIES View Judgements
  26 PURCHASE OF ANTIQUITIES BY STATE GOVERNMENT View Judgements
  27 PRINCIPLES OF COMPENSATION View Judgements
  28 ASSESSMENT OF MARKET VALUE OR COMPENSATION View Judgements
  29 SPECIAL PROVISION AS TO COMPENSATION UNDER SECTION 17. View Judgements
  30 MISCELLANEOUS View Judgements
  31 DELEGATIONS OF POWERS View Judgements
  32 POWER TO ISSUE DIRECTIONS View Judgements
  33 PENALTIES View Judgements
  34 JURISDICTION TO TRY OFFENCES View Judgements
  35 CERTAIN OFFENCES TO BE COGNIZABLE View Judgements
  36 SPECIAL PROVISION REGARDING FINE V OF 1898 View Judgements
  37 RECOVERY OF AMOUNTS DUE TO GOVERNMENT. View Judgements
  38 MONUMENTS AND SITES WHICH HAVE CEASED TO BE PROTECTED MONUMENTS AND PROTECTED AREAS View Judgements
  39 POWER TO CORRECT MISTAKES, ETC View Judgements
  40 PROTECTION OF ACTION TAKEN UNDER THIS ACT View Judgements
  41 POWERS TO MAKE RULES View Judgements
  42 APPLICATION OF CERTAIN OTHER LAWS NOT BARRED View Judgements
  43 REPEAL AND SAVING View Judgements
  44 ACT NOT APPLICABLE TO ANCIENT MONUMENTS, ETC., OF NATIONAL IMPORTANCE. View Judgements



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