MAHARASHTRA DEBT RELIEF ACT, 1975


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT, COMMENCEMENT AND DURATION View Judgements
  2 DEFINITIONS View Judgements
  3 REVIVAL OF ALL DISCHARGED DEBTS UNDER ORDINANCE VII OF 1975 View Judgements
  4 DISCHARGE OF CERTAIN DEBTS AND CONSEQUENCES THEREOF View Judgements
  5 PROHIBITION AGAINST DISPOSAL OF PLEDGED PROPERTY ETC AND PENALTY View Judgements
  6 POWER OF CERTAIN OFFICERS TO ENFORCE DELIVERY OF POSSESSION OF PROPERTY TO DEBTOR View Judgements
  7 CREDITOR MAY DISPUTE DEBTOR’S CLAIM View Judgements
  8 POWER OF ENTRY AND SEARCH View Judgements
  9 CREDITOR REQUIRED TO PAY VALUE OF PLEDGED PROPERTY IN CERTAIN CASES View Judgements
  10 POWER AUTHORIZED OFFICES TO IMPOSE FINE FOR FRIVOLOUS OR VEXATIOUS APPLICATIONS View Judgements
  11 BAR OF JURISDICTION View Judgements
  12 SUITS INVOLVING ISSUES REQUIRED TO BE DECIDED UNDER THIS ACT View Judgements
  13 AGREEMENT FOR LABOUR IN LIEU OF DEBT TO BECOME VOID View Judgements
  14 MORATORIUM ON DEBTS OF WORKERS IN CERTAIN CASES View Judgements
  15 STAY OF PROCEEDINGS IN CASE OF CERTAIN DECREES View Judgements
  16 RELEASE OF PERSONS IN DETENTION IN CIVIL PRISON View Judgements
  17 RELIEF AGAINST DEFAULT IN PAYMENT OF INSTALLMENT View Judgements
  18 COMPUTATION OF TIME FOR EXECUTION View Judgements
  19 PAYMENT OF CERTAIN DEGREES View Judgements
  20 TRANSFER BY SMALL FARMER TO BE VOIDABLE View Judgements
  21 RESTRICTION ON AMOUNT OF CLAIM AND INTEREST IN CERTAIN CASES View Judgements
  22 EXEMPTIONS View Judgements
  23 REPEAL OF MAHARASHTRA ORD VII OF 1975 AND SAVINGS View Judgements



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