MAHARASHTRA INDUSTRIAL DEVELOPMENT ACT, 1961


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ESTABLISHMENT AND INCORPORATION View Judgements
  4 CONSTITUTION View Judgements
  5 DISQUALIFICATION FOR MEMBERSHIP View Judgements
  6 TERMS OF OFFICE AND CONDITIONS OF SERVICE OF MEMBERS View Judgements
  7 MEETINGS OF CORPORATION View Judgements
  8 CESSATION OF MEMBERSHIP View Judgements
  9 VACANCIES HOW TO BE CALLED View Judgements
  10 TEMPORARY ABSENCE OF MEMBERS View Judgements
  11 PROCEEDING PRESUMED TO BE GOOD AND VALID View Judgements
  12 OFFICERS AND SERVANTS OF THE CORPORATION View Judgements
  13 CORPORATION TO ABSORB CERTAIN STAFF AND TO ASSUME OBLIGATIONS OF STATE GOVERNMENT IN RESPECT OF MATTERS TO WHICH THIS ACT APPLIES View Judgements
  14 FUNCTIONS View Judgements
  15 GENERAL POWERS OF THE CORPORATION View Judgements
  16 AUTHENTICATION OF ORDERS AND DOCUMENTS OF CORPORATION View Judgements
  17 POWER TO LEVY SPECIAL CHARGES View Judgements
  18 EXEMPTIONS FOR WORKS IN PROGRESS, ETC View Judgements
  19 APPLICATION OF CORPORATION'S ASSETS. View Judgements
  20 CORPORATION'S FUND View Judgements
  21 GRANTS, SUBVENTIONS, LOANS AND ADVANCES TO THE CORPORATION View Judgements
  22 POWER OF CORPORATION TO BORROW View Judgements
  23 DEPOSITS View Judgements
  24 RESERVE AND OTHER FUNDS View Judgements
  25 EXPENDITURE FROM FUNDS 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 BOMBAY GOVERNMENT PREMISES (EVICTION) ACT. 1955 TO CORPORATION PREMISES View Judgements
  30 NON-APPLICATION OF RENT CONTROL ACTS TO CORPORATION PREMISES View Judgements
  31 APPLICATION View Judgements
  32 COMPULSORY ACQUISITION View Judgements
  33 COMPENSATION View Judgements
  34 APPEAL TO COURT View Judgements
  35 DISPUTE AS TO APPORTIONMENT View Judgements
  36 PAYMENT OF COMPENSATION View Judgements
  37 INVESTMENT OF AMOUNT DEPOSITED IN THE COURT View Judgements
  38 PAYMENT OF INTEREST View Judgements
  39 DISPOSAL OF LAND BY THE CORPORATION View Judgements
  40 GOVERNMENT LANDS View Judgements
  41 RIGHT OF LAND OWNER TO COMPEL CORPORATION TO ACQUIRE HIS INTEREST View Judgements
  42 DELEGATION OF POWERS OF THE STATE GOVERNMENT View Judgements
  42A ACQUISITION OF UNUTILISED SURPLUS LANDS TO INDUSTRIAL AREAS AND ALLOTMENT TO OTHER INDUSTRIES View Judgements
  43 POWERS OF CORPORATION IN CASE OF CERTAIN DEFAULTS BY OWNER OF LAND IN INDUSTRIAL AREA View Judgements
  43A GOVERNMENT LANDS View Judgements
  44 ORDERS OF DEMOLITION OF BUILDING View Judgements
  45 POWER TO STOP BUILDING OPERATIONS View Judgements
  46 PENALTY FOR CONSTRUCTION OR USE OF LAND AND BUILDINGS CONTRARY TO TERMS OF HOLDING View Judgements
  47 POWER TO LAY PIPE LINES, ETC View Judgements
  48 POWERS OF ENTRY View Judgements
  49 OFFICERS OF THE CORPORATION MAY BE VESTED WITH OTHER POWERS View Judgements
  50 OVERRIDING POWERS OF GOVERNMENT LO ISSUE DIRECTIONS TO LOCAL AUTHORITIES View Judgements
  51 RECOVERY OF SUMS DUE TO THE CORPORATION AS ARREARS OF LAND REVENUE View Judgements
  51A POWER OF COLLECTOR TO REJECT APPLICATIONS FOR CONVERSION OF USE OF LAND FOR INDUSTRIAL PURPOSE IN ADJOINING AREAS IN CERTAIN CASES View Judgements
  52 SERVICE OF NOTICES ETC View Judgements
  53 PUBLIC NOTICES HOW TO MADE KNOWN View Judgements
  54 NOTICES ETC., TO FIX REASONABLE TIME View Judgements
  55 FURNISHING OF RETURNS, ETC View Judgements
  56 WITHDRAWAL OF AREA OR ESTATE OR PART THEREOF View Judgements
  57 DEFAULT IN PERFORMANCE OF DUTY View Judgements
  58 DISSOLUTION OF CORPORATION View Judgements
  59 AUTHORITY FOR PROSECUTION View Judgements
  60 COMPOSITIONS OF OFFENCES BY CORPORATION View Judgements
  61 OFFENCES BY COMPANIES View Judgements
  62 PENALTY FOR OBSTRUCTION View Judgements
  63 POWER TO MAKE RULES View Judgements
  64 POWER TO MAKE REGULATIONS View Judgements
  65 PROTECTION OF ACTIONS TAKEN IN GOOD FAITH View Judgements
  66 MEMBERS, OFFICERS AND STAFF OF CORPORATION TO BE PUBLIC SERVANTS View Judgements
  67 EFFECT OF PROVISIONS INCONSISTENT WITH OTHER LAWS View Judgements
  68 POWER TO REMOVE DOUBTS AND DIFFICULTIES View Judgements



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