MAHARASHTRA HOUSING AND AREA DEVELOPMENT ACT, 1976


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT OF ACT View Judgements
  1a DECLARATION View Judgements
  2 DEFINITIONS View Judgements
  3 ESTABLISHMENT OF AUTHORITY View Judgements
  4 AUTHORITY TO BE CORPORATE BODY AND LOCAL AUTHORITY View Judgements
  5 NON-APPLICABILITY OF RENT ACT OR ANY CORRESPONDING LAW View Judgements
  6 CONSTITUTION OF AUTHORITY View Judgements
  7 TERM OF OFFICE View Judgements
  8 CONDITIONS OF SERVICE OF PRESIDENT, VICE-PRESIDENT AND NON-OFFICIAL MEMBERS View Judgements
  9 RESIGNATION OF NON-OFFICIAL MEMBERS View Judgements
  10 TEMPORARY ABSENCE OF MEMBERS View Judgements
  11 DISQUALIFICATIONS OF MEMBERS View Judgements
  12 OF REMOVAL OF MEMBERS View Judgements
  13 FILLING OF VACANCIES View Judgements
  14 PROCEEDINGS PRESUMED TO BE GOOD AND VALID View Judgements
  15 EXISTING BOARDS TO CONTINUE UNTIL AUTHORITY CONSTITUTED View Judgements
  16 AUTHORITIES CHARGED WITH EXECUTION OF THIS ACT View Judgements
  17 PRESIDENT OR VICE-PRESIDENT TO BE CHIEF-EXECUTIVE OFFICERS View Judgements
  18 ESTABLISHMENT OF BOARDS View Judgements
  19 APPOINTMENT OF EMPLOYEES AND CONDITIONS OF SERVICE View Judgements
  20 PROVIDENT FUND View Judgements
  21 EXPENSES OF AUTHORITY ON STAFF.— View Judgements
  22 AUTHORITY TO ABSORB STAFF OF EXISTING BOARDS View Judgements
  23 POWER OF STATE GOVERNMENT OF REDUCTION OF REMUNERATION OR REVISION OF CONDITIONS OF SERVICE FOR SECURING UNIFORMITY View Judgements
  24 GENERAL DISQUALIFICATION OF ALL EMPLOYEES View Judgements
  25 MEETINGS OF AUTHORITY View Judgements
  26 TEMPORARY ASSOCIATION OF PERSONS WITH AUTHORITY FOR PARTICULAR PURPOSE View Judgements
  27 SECTIONS 25 AND 26 TO APPLY TO MEETING OF BOARDS View Judgements
  28 FUNCTIONS, DUTIES AND POWERS OF AUTHORITY View Judgements
  29 POWERS, DUTIES AND FUNCTIONS OF BOARDS View Judgements
  30 SUBMISSION OF BUDGET TO AUTHORITY View Judgements
  31 SANCTION OF BUDGET ESTIMATES View Judgements
  32 SUBMISSION OF APPROVED BUDGET ESTIMATES TO STATE GOVERNMENT View Judgements
  33 SUPPLEMENTARY BUDGET View Judgements
  34 AUTHORITY’S FUND.— View Judgements
  35 DEPOSIT OF MONEY IN FUND AND OPERATION THEREOF View Judgements
  36 POWER OF AUTHORITY TO BORROW View Judgements
  37 APPLICATION OF PROPERTY FUND, ETC View Judgements
  38 SUBVENTION AND LOANS TO AUTHORITY View Judgements
  39 ACCOUNTS AND AUDIT View Judgements
  40 CONCURRENT AND SPECIAL AUDIT OF ACCOUNTS View Judgements
  41 POWER OF STATE GOVERNMENT TO ACQUIRE LAND View Judgements
  42 POWER OF STATE GOVERNMENT TO REQUIRE PERSON IN POSSESSION OF LAND TO SURRENDER OR DELIVER POSSESSION THEREOF TO STATE GOVERNMENT View Judgements
  43 RIGHT TO RECEIVE AMOUNT FOR ACQUISITION View Judgements
  44 BASIS FOR DETERMINATION OF AMOUNT FOR ACQUISITION OF LANDS IN MUNICIPAL AREAS View Judgements
  45 APPORTIONMENT OF AMOUNT OF ACQUISITION View Judgements
  46 PAYMENT OF AMOUNT FOR ACQUISITION OR DEPOSIT OF SAME IN COURT View Judgements
  47 POWER OF LAND ACQUISITION OFFICER IN RELATION TO DETERMINATION OF AMOUNT FOR ACQUISITION, ETC View Judgements
  48 PAYMENT OF INTEREST View Judgements
  49 APPOINTMENT OF LAND ACQUISITION OFFICER View Judgements
  50 BASIS FOR DETERMINATION OF AMOUNT FOR ACQUISITION OF LANDS IN RURAL AREAS AND OTHER PROCEDURE View Judgements
  51 ALTERNATIVE ACCOMMODATION TO OCCUPIERS OF RESIDENTIAL PREMISES WHERE ANY ACQUIRED BUILDING IS TO BE DEMOLISHED View Judgements
  52 POWER TO PURCHASE OR LEASE BY AGREEMENT View Judgements
  53 BETTERMENT CHARGES.— View Judgements
  54 NOTICE TO PERSON LIABLE FOR BETTERMENT CHARGES View Judgements
  55 AGREEMENT FOR PAYMENT OF BETTERMENT CHARGES View Judgements
  56 RECOVERY OF BETTERMENT CHARGES.— View Judgements
  57 TRANSFER TO AUTHORITY FOR PURPOSE OF THIS ACT LAND VESTED IN MUNICIPAL CORPORATION, MUNICIPAL COUNCIL OR ZILLA PARISHAD View Judgements
  58 PAYMENT IN RESPECT OF LAND VESTED IN AUTHORITY View Judgements
  59 POWER OF AUTHORITY TO TURN OR CLOSE PUBLIC STREET VESTED IN IT View Judgements
  60 REFERENCE TO TRIBUNAL IN CASE OF DISPUTE UNDER SECTION 58 OR SECTION 59 View Judgements
  61 VESTING IN MUNICIPAL CORPORATION, MUNICIPAL COUNCIL OR ZILLA PARISHAD OF STREET LAID OUT OR ALTERED AND OPEN SPACE PROVIDED BY AUTHORITY UNDER ANY PROPOSAL, PLAN OR PROJECT UNDER THIS ACT. View Judgements
  62 DISPUTES REGARDING RECONSTITUTION OF PLOTS View Judgements
  63 AUTHORITY TO ASSUME MANAGEMENT OF REQUISITIONED LANDS View Judgements
  64 POWER TO DISPOSE OF PROPERTY View Judgements
  65 APPOINTMENT OF COMPETENT AUTHORITY View Judgements
  66 POWER TO EVICT CERTAIN PERSONS FROM AUTHORITY PREMISES View Judgements
  67 POWER TO RECOVER RENT, COMPENSATION, AMOUNT OR DAMAGES AS ARREARS OF LAND REVENUE View Judgements
  68 RENT, COMPENSATION OR AMOUNT TO BE RECOVERED FROM DEDUCTION FROM SALARY OR WAGES IN CERTAIN CASES View Judgements
  69 COMPETENT AUTHORITY TO HAVE POWERS OF CIVIL COURTS View Judgements
  70 APPEALS View Judgements
  71 BAR OF JURISDICTION OF CIVIL COURT View Judgements
  72 PENALTY FOR OBSTRUCTING LAWFUL EXERCISE OF POWERS UNDER THIS CHAPTER View Judgements
  73 TRIBUNAL View Judgements
  74 BOARD FOR PURPOSES OF THIS CHAPTER.- View Judgements
  75 BOARD TO EXERCISE POWER AND PERFORM DUTIES SUBJECT TO THE SUPERINTENDENCE, DIRECTION AND CONTROL OF AUTHORITY View Judgements
  76 DUTIES RELATING TO REPAIRS AND RECONSTRUCTION OF DILAPIDATED BUILDINGS View Judgements
  77 SPECIAL POWERS OF BOARD View Judgements
  78 PENALTY FOR CONTRAVENING SECTION 77 View Judgements
  79 POWER OF BOARD TO UNDERTAKE BUILDING REPAIRS BUILDING RECONSTRUCTION AND OCCUPIERS’ HOUSING AND REHABILITATION SCHEMES View Judgements
  80 WHERE ANY BUILDING IS REPAIRED, OLD BUILDING MATERIAL WHICH IS REPLACED TO BECOME PROPERTY OF AUTHORITY IN EXCHANGE FOR NEW MATERIAL PROVIDED, AND PROVISION FOR COMPENSATION IN SUITABLE CASES View Judgements
  81 Use of property assigned or entrusted by Government, Municipal Corporation.— View Judgements
  82 LEVY AND COLLECTION OF 1[MUMBAI BUILDING REPAIRS AND RECONSTRUCTION CESS] View Judgements
  83 EXEMPTION OF CERTAIN BUILDINGS AND LANDS FROM PAYMENT OF CESS View Judgements
  84 ASSESSMENT BOOK MAINTAINED UNDER CORPORATION ACT TO CONTAIN ENTRIES SHOWING CATEGORIES TO WHICH BUILDINGS LIABLE TO CESS BELONG AND OTHER PARTICULARS View Judgements
  85 2[MUMBAI CORPORATION TO CREDIT CESS AMOUNT TO GOVERNMENT View Judgements
  86 (MUMBAI BUILDING REPAIRS AND RE-CONSTRUCTION FUND View Judgements
  87 1[DEFAULT OF MUMBAI CORPORATION IN COLLECTING OR PAYING CESS]— View Judgements
  88 BOARD TO UNDERTAKE STRUCTURAL REPAIRS TO BUILDINGS WHICH ARE IN RUINOUS CONDITION AND LIKELY TO DETERIORATE AND FALL View Judgements
  89 PROCEDURE BEFORE UNDERTAKING STRUCTURAL REPAIRS View Judgements
  90 TEMPORARY ACCOMMODATION PENDING STRUCTURAL REPAIRS View Judgements
  91 REPAIRS OR RECONSTRUCTION OF BUILDINGS WHICH SUDDENLY COLLAPSE OR BECOME UNINHABITABLE View Judgements
  92 SUBMISSION OF PROPOSAL FOR ACQUISITION View Judgements
  93 CLEARANCE AND COMPULSORY ACQUISITION View Judgements
  94 TEMPORARY AND ALTERNATIVE ACCOMMODATION TO AFFECTED OCCUPIERS WHERE PROPERTY IS ACQUIRED View Judgements
  95 TEMPORARY AND ALTERNATIVE ACCOMMODATION TO CERTAIN AFFECTED OCCUPIERS WHERE PROPERTY IS NOT TO BE ACQUIRED View Judgements
  95a 2[SUMMARY EVICTION OF OCCUPIERS IN CERTAIN CASES View Judgements
  96 AMOUNT OF ACQUISITION View Judgements
  97 1[CONTRIBUTION BY STATE GOVERNMENT MUMBAI CORPORATION AND AUTHORITY View Judgements
  98 DISPOSAL OF MONEYS RECEIVED BY THE BOARD View Judgements
  99 ASSISTANCE FROM 1[MUMBAI CORPORATION.]— View Judgements
  100 RELAXATION OR MODIFICATION OF CERTAIN PROVISIONS OF CORPORATION ACT OR REGIONAL AND TOWN PLANNING ACT, IN CASE OF BOARD’S RECONSTRUCTION PROPOSALS View Judgements
  101 PROCEDURE FOR GIVING NOTICE AND OBTAINING PERMISSION FOR BUILDING TO BE REPAIRED OR RECONSTRUCTED BY BOARD View Judgements
  102 SAVING OF POWERS OF OTHER AUTHORITIES AND PERSONS TO CARRY OUT REPAIRS AND REIMBURSEMENT OF COST FOR STRUCTURAL REPAIRS IN CERTAIN CASES View Judgements
  103 REVIVAL OF OWNER’S DUTY TO CARRY OUT TENANTABLE REPAIRS View Judgements
  103a APPLICATION OF CHAPTER VIII-A TO CERTAIN BUILDINGS View Judgements
  103b ACQUISITION OF CESSED PROPERTY FOR CO-OPERATIVE SOCIETIES OF OCCUPIERS View Judgements
  103c PROHIBITION ON TRANSFER OF LAND OR BUILDING BY SOCIETY View Judgements
  103d RELAXATION IN REQUIREMENT OF MINIMUM NUMBER OF MEMBERSHIP OF CO-OPERATIVE SOCIETIES UNDER THIS CHAPTER View Judgements
  103e NON-MEMBER OCCUPIERS ENTITLED TO CONTINUE IN TENEMENTS OF CO-OPERATIVE SOCIETY View Judgements
  103f APPLICATION OF RENT ACT TO BUILDINGS OF CO-OPERATIVE SOCIETY View Judgements
  103g CERTAIN OCCUPIERS TO BE ACCOMMODATED IN TRANSIT CAMPS View Judgements
  103h APPLICATION OF PROVISIONS OF SECTION View Judgements
  103i RECONSTRUCTION OF NEW BUILDING BY CO-OPERATIVE SOCIETY View Judgements
  103j PROTECTION TO OCCUPIERS OR ALLOTTEES View Judgements
  103k BOARD FOR PURPOSES OF THIS CHAPTER View Judgements
  103l OVERRIDING EFFECT OF CHAPTER VIII-A View Judgements
  103m POWER TO REMOVE DIFFICULTIES View Judgements
  104 1[BOARD FOR THE PURPOSES OF THIS CHAPTER AND ITS DUTIES View Judgements
  105 POWER OF BOARD TO ENTRUST IMPROVEMENT WORKS View Judgements
  106 USE OF PROPERTY ASSIGNED OR ENTRUSTED BY GOVERNMENT, 1[MUMBAI CORPORATION] ETC View Judgements
  107 TRANSFER OF IMPROVEMENT WORKS TO BOARD View Judgements
  108 DECLARATION OF SLUM IMPROVEMENT AREA AND EXECUTION OF SLUM IMPROVEMENT WORKS View Judgements
  109 IMPROVEMENT WORKS View Judgements
  110 ASSOCIATION OF MEMBERS OF LOCAL BODIES WITH IMPROVEMENT WORKS View Judgements
  111 POWER OF BOARD TO REQUIRE THE OCCUPIERS TO VACATE PREMISES View Judgements
  112 RESTRICTION ON BUILDINGS IN SLUM IMPROVEMENT AREA View Judgements
  113 ORDERS OF DEMOLITION OF BUILDINGS IN CERTAIN CASES View Judgements
  114 RECOVERY OF SERVICE CHARGES View Judgements
  115 RECOVERY OF DUES..— View Judgements
  116 APPEAL View Judgements
  117 SEPARATE SLUM IMPROVEMENT FUND View Judgements
  118 CONTRIBUTION BY STATE GOVERNMENT AND LOCAL AUTHORITY TO FUND View Judgements
  119 ACTION TAKEN UNDER MAH. XXIII OF 1973 DEEMED TO BE TAKEN UNDER THIS ACT View Judgements
  120 ESTABLISHMENT OF PANCHAYAT View Judgements
  121 INCORPORATION OF PANCHAYAT View Judgements
  122 CONSTITUTION OF PANCHAYAT View Judgements
  123 DISQUALIFICATIONS View Judgements
  124 TERMS OF OFFICE OF MEMBERS AND THEIR CONDITIONS OF SERVICE View Judgements
  125 COMMENCEMENT OF TERM OF OFFICE View Judgements
  126 RESIGNATION OF OFFICE BY MEMBERS View Judgements
  127 MOTION OF NO-CONFIDENCE View Judgements
  128 MEETING OF PANCHAYAT AND PROCEDURE TO BE FOLLOWED View Judgements
  129 POWERS OF SARPANCH AND UPA-SARPANCH View Judgements
  130 REMOVAL FROM OFFICE View Judgements
  131 FILLING UP OF VACANCIES View Judgements
  132 VACANCY NOT TO AFFECT PROCEEDINGS OF PANCHAYAT View Judgements
  133 DISSOLUTION OR SUPERSESSION OF PANCHAYAT FOR DEFAULT View Judgements
  134 DUTIES OF PANCHAYAT View Judgements
  135 CERTAIN SERVICES TO BE PROVIDED BY LOCAL AUTHORITY AND PANCHAYAT TO BE RESPONSIBLE FOR COLLECTION AND PAYMENT OF TAXES, FEES AND CHARGES View Judgements
  136 USE OF PROPERTY ASSIGNED OR ENTRUSTED BY BOARD View Judgements
  137 VIOLATION OF DIRECTION UNDER SECTION 112(1) View Judgements
  138 ASSISTANCE TO BOARD FOR CARRYING OUT DEMOLITION View Judgements
  139 CONTRACTS View Judgements
  140 RECOVERY OF COMPENSATION, SERVICE CHARGES, ETC View Judgements
  141 PANCHAYAT FUND.— View Judgements
  142 APPLICATION OF PANCHAYAT FUND View Judgements
  143 APPOINTMENT OF SERVANTS.— View Judgements
  144 BUDGET AND ACCOUNTS View Judgements
  145 POWERS TO CALL FOR PROCEEDINGS ETC View Judgements
  146 POWER OF CHAIRMAN OR ANY OFFICER TO INSPECT OFFICE OF PANCHAYAT View Judgements
  147 POWER OF AUTHORISED OFFICER OR PERSON TO INSPECT AND GIVE TECHNICAL GUIDANCE View Judgements
  148 AUDIT OF ACCOUNTS OF PANCHAYAT.— View Judgements
  149 EXECUTION OF WORKS IN CASE OF EMERGENCY View Judgements
  150 PANCHAYAT TO CONFORM TO INSTRUCTIONS GIVEN BY BOARD View Judgements
  151 LIABILITY OF MEMBERS FOR LOSS, WASTE OR MISAPPLICATION View Judgements
  152 ENTRY FOR PURPOSES OF THIS CHAPTER View Judgements
  153 POWERS OF INSPECTION View Judgements
  154 POWER TO ENTER LAND ADJOINING LAND WHERE WORK IS IN PROGRESS View Judgements
  155 POWER TO ENTER ANY PLACE View Judgements
  156 OCCUPIER’S OR OWNER’S CONSENT ORDINARILY TO BE OBTAINED View Judgements
  157 POWER TO REMOVE OFFENSIVE OR DANGEROUS TRADES FROM SLUM IMPROVEMENT AREAS View Judgements
  158 PENALTIES View Judgements
  159 CESSER OF CORRESPONDING LAW View Judgements
  160 ADVANCE LOANS BY AUTHORITY View Judgements
  161 TERMS AND CONDITIONS FOR ADVANCING OF LOANS View Judgements
  162 LOAN ADVANCE RESERVE FUND View Judgements
  163 MONEY BORROWED FOR ADVANCING LOANS NOT TO BE UTILISED FOR OTHER PURPOSES View Judgements
  163a 1[ASSISTANCE FOR OBTAINING LOANS FROM BANKS OR FINANCE INSTITUTIONS View Judgements
  164 POWER OF STATE GOVERNMENT TO GIVE DIRECTIONS AND INSTRUCTIONS AND TO SUSPEND RESOLUTIONS AND ORDERS.— View Judgements
  165 POWER OF STATE GOVERNMENT TO ORDER INQUIRES View Judgements
  166 RECONSTITUTION OF AUTHORITY OR BOARD View Judgements
  167 DEFAULT IN: PERFORMANCE OF DUTY View Judgements
  168 POWER TO APPOINT ADMINISTRATOR View Judgements
  169 DISSOLUTION OF AUTHORITY View Judgements
  170 ANNUAL AND OTHER REPORTS View Judgements
  171 OTHER STATEMENTS AND RETURNS View Judgements
  172 POWER OF ENTRY View Judgements
  173 NOTICE OF SUIT AGAINST AUTHORITY, ETC View Judgements
  174 MEMBERS OF AUTHORITY OF BOARD OF PANCHAYAT, EMPLOYEES OF AUTHORITY OR PANCHAYAT, EMPLOYEES OF AUTHORITY OR PANCHAYAT TO BE PUBLIC SERVANTS View Judgements
  175 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  176 POWER OF PROSECUTION View Judgements
  177 BAR OF JURISDICTION View Judgements
  178 COMPOUNDING OFFENCES View Judgements
  179 AUTHORITY TO ENFORCE CERTAIN CONTRACTS OR AGREEMENTS View Judgements
  180 RECOVERY OF SUMS DUE TO EXISTING BOARD OR AUTHORITY AS ARREARS OF LAND REVENUE View Judgements
  181 POWER TO DELEGATE View Judgements
  182 PENALTY FOR OBSTRUCTION, ETC View Judgements
  183 REMOVAL OF DIFFICULTY View Judgements
  184 POWER TO MAKE RULES View Judgements
  185 POWER TO MAKE REGULATIONS View Judgements
  186 POWER TO MAKE BYE-LAWS View Judgements
  187 PENALTY FOR CONTRAVENTION OF BY-LAWS View Judgements
  188 REPEAL AND SAVINGS View Judgements
  189 CONSEQUENCES OF REPEAL View Judgements
  190 MAH XLV OF 1963 NOT TO APPLY TO AUTHORITY, ETC View Judgements
  191 AMENDMENT OF SECTION 2 AND 40 OF MAH XXXVII OF 1966 View Judgements
  192 AMENDMENT OF SCHEDULE I OF BOM. LII OF 1956 View Judgements
  193 1[SUBSTITUTION OF SECTION 272 OF THE C.P. AND BERAR II OF 1950].- View Judgements



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