MAHARASHTRA HORTICULTURE DEVELOPMENT CORPORATION ACT, 1984


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ESTABLISHMENT OF MAHARASHTRA HORTICULTURE DEVELOPMENT CORPORATION View Judgements
  4 CONSTITUTION OF CORPORATION View Judgements
  5 DISQUALIFICATION FOR MEMBERSHIP AND REMOVAL OF MEMBER View Judgements
  6 TERM OF OFFICE AND CONDITIONS OF SERVICE OF MEMBERS View Judgements
  7 MEETINGS OF CORPORATION View Judgements
  8 CESSATION OF MEMBERSHIP AND SUSPENSION OR REMOVAL OF MEMBER View Judgements
  9 MEMBER NOT DISQUALIFIED FROM BEING CHOSEN OR FOR BEING MEMBERS OF STATE LEGISLATURE OR LOCAL AUTHORITIES View Judgements
  10 PROVISION FOR INVITING OFFICERS OF GOVERNMENT AND LOCAL AUTHORITY ETC., TO ASSIST OR TO ADVISE View Judgements
  11 FILLING UP OF CASUAL VACANCY OF MEMBER View Judgements
  12 MEMBERS TO ACT DURING VACANCY, ACTS ETC., OF CORPORATION NOT TO BE INVALIDATED BY INFORMALITIES View Judgements
  13 TEMPORARY ABSENCE OF CHAIRMAN OR MEMBERS View Judgements
  14 OFFICERS AND SERVANTS OF CORPORATION View Judgements
  15 FUNCTIONS OF CORPORATION View Judgements
  16 GENERAL POWERS OF CORPORATION View Judgements
  17 AUTHENTICATION OF DOCUMENTS OF CORPORATION View Judgements
  18 POWER OF STATE GOVERNMENT TO ISSUE DIRECTION View Judgements
  19 APPLICATION OF CORPORATION'S ASSETS, ETC. View Judgements
  20 FUNDS OF CORPORATION View Judgements
  21 GRANTS, SUBVENTIONS, LOANS AND ADVANCES TO CORPORATION View Judgements
  22 POWER OF CORPORATION TO BORROW View Judgements
  23 ACCEPTANCE OF DEPOSITS BY CORPORATION View Judgements
  24 RESERVE AND OTHER FUNDS View Judgements
  25 POWER TO SPEND View Judgements
  26 BUDGET AND PROGRAMME OF WORK View Judgements
  27 ACCOUNTS AND AUDIT View Judgements
  28 CONCURRENT AND SPECIAL AUDIT OF ACCOUNTS View Judgements
  29 APPLICATION OF CERTAIN PROVISIONS OF LAND REVENUE CODE View Judgements
  30 APPLICATION OF BOMBAY GOVERNMENT PREMISES (EVICTION) ACT, 1955, TO CORPORATION PREMISES View Judgements
  31 NON APPLICATION OF RENT CONTROL ACTS TO CORPORATION PREMISES View Judgements
  32 POWER TO ACQUIRE LAND FOR PURPOSES OF THIS ACT View Judgements
  33 -n/a- View Judgements
  34 -n/a- View Judgements
  35 -n/a- View Judgements
  36 -n/a- View Judgements
  37 -n/a- View Judgements
  38 -n/a- View Judgements
  39 -n/a- View Judgements
  40 DISPOSAL OF LAND BY CORPORATION View Judgements
  41 VOLUNTARILY ENTRUSTING OF LAND TO CORPORATION View Judgements
  42 LAYING OUT PLOTS View Judgements
  43 ALLOTMENT AND PRIORITY IN ALLOTMENT OF PLOTS View Judgements
  44 PLOT-HOLDER TO BE CO-PARTNER AND OWNER OF PLOT ALLOTTED TO HIM View Judgements
  45 TERMS AND CONDITIONS FOR ALLOTMENT View Judgements
  46 APPORTIONMENT OF EXPENSES View Judgements
  47 LIABILITY TO PAY SERVICE CHARGES View Judgements
  48 EARNING WAGES BY PLOT HOLDERS FOR WORK IN FARM View Judgements
  49 REFUSAL TO WORK BY PLOT-HOLDER View Judgements
  50 ADJUSTMENT AND RECOVERY OF AMOUNTS FROM PLOT-HOLDERS View Judgements
  51 STANDARD YIELD View Judgements
  52 SURPLUS YIELD View Judgements
  53 ACCOUNTING OF INCOME FROM YIELD View Judgements
  54 OBLIGATION TO UNDERTAKE STORAGE, TRANSPORT, PROCESSING, ETC., OF PRODUCE View Judgements
  55 SIX MONTHLY REPORT ON UTILIZATION OF LAND View Judgements
  56 TRANSFER OF GOVERNMENT LANDS TO CORPORATION View Judgements
  57 UNRESTRICTED ENTRY OF CORPORATION IN LANDS ALLOTTED TO BENEFICIARY View Judgements
  58 POWERS OF ENTRY View Judgements
  59 NOMINATION OF CONTROLLING OR LICENSING AUTHORITY View Judgements
  60 DUES TO BE RECOVERED AS AN ARREAR OF LAND REVENUE View Judgements
  61 SERVICE OF NOTICES, ETC. View Judgements
  62 PUBLIC NOTICES HOW TO BE MADE KNOWN View Judgements
  63 NOTICE PERIOD FOR PERFORMANCE View Judgements
  64 FURNISHING OF RETURNS, ETC. View Judgements
  65 DEFAULT IN PERFORMANCE OF DUTY View Judgements
  66 DISSOLUTION OF CORPORATION View Judgements
  67 OFFENCES AND PENALTIES View Judgements
  68 COGNIZANCE OF OFFENCES View Judgements
  69 COMPOUNDING OF OFFENCES View Judgements
  70 DELEGATION OF POWERS OF STATE GOVERNMENT OR OF CORPORATION View Judgements
  71 POWER TO MAKE RULES View Judgements
  72 POWER TO MAKE REGULATIONS BY CORPORATION View Judgements
  73 RULES MADE UNDER SECTION 71 AND REGULATIONS UNDER SECTION 72 TO BE LAID BEFORE BOTH HOUSES OF STATE LEGISLATURE View Judgements
  74 PROTECTION OF ACTION TAKEN IN GOOD FAITH MEMBERS, OFFICERS, ETC. TO BE PUBLIC SERVANTS. View Judgements
  75 MEMBERS, OFFICERS, ETC. TO BE PUBLIC SERVANTS View Judgements
  76 EFFECT OF PROVISIONS OF ACT View Judgements
  77 POWER TO REMOVE DOUBTS AND DIFFICULTIES View Judgements



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