MAHARASHTRA IRRIGATION ACT, 1976


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 LANDS UNDO IRRIGABLE COMMAND OF CANAL View Judgements
  4 WET LAND View Judgements
  5 DIVISION OF STATE INTO IRRIGATION AREAS View Judgements
  6 CANAL OFFICERS View Judgements
  7 CHIEF CONTROLLING AUTHORITY IN IRRIGATION MATTERS View Judgements
  8 APPOINTMENT OF CANAL OFFICER View Judgements
  9 SUBORDINATION OF CANAL OFFICERS View Judgements
  10 POWERS TO ALLOT DUTIES AMONG CANAL OFFICERS View Judgements
  11 NOTIFICATION WHEN WATER SUPPLY TO BE APPLIED FOR PURPOSES OF CANAL OR FOR REGULATION, SUPPLY OR STORAGE OF WATER View Judgements
  12 POWERS OF CANAL OFFICER FOR PURPOSE OF SO APPLYING WATER View Judgements
  13 ENTRY FOR ENQUIRY View Judgements
  14 POWER TO INSPECT AND REGULATE WATER SUPPLY View Judgements
  15 POWER TO ENTER FOR REPAIRS AND TO PREVENT ACCIDENTS View Judgements
  16 POWER OF CANAL OFFICER TO OPERATE GATES IN ORDER TO REGULATE FLOODS View Judgements
  17 NOTICE TO OCCUPIER OF BUILDING, ETC View Judgements
  18 MEANS OF CROSSING CANALS TO BE PROVIDED AND OBSTRUCTION TO DRAINAGE TO BE AVOIDED View Judgements
  19 APPROPRIATE AUTHORITY MAY PROHIBIT FORMATION OF OBSTRUCTION OF RIVERS, ETC View Judgements
  20 CANAL OFFICER MAY ISSUE ORDER TO ANY PERSON CAUSING OBSTRUCTION View Judgements
  21 CANAL OFFICER MAY CAUSE OBSTRUCTION TO BE REMOVED View Judgements
  22 WHEN DRAINAGE WORKS ARE NECESSARY APPROPRIATE AUTHORITY MAY ORDER SCHEME TO BE CARRIED OUT View Judgements
  23 CONSTRUCTION OF FIELD-CHANNELS View Judgements
  24 APPLICATION TO CANAL OFFICER FOR CONSTRUCTION OF NEW FIELD-CHANNELS View Judgements
  25 PROCEDURE FOR CONSTRUCTING FIELD-CHANNELS View Judgements
  26 PROCEDURE ALTER CONSTRUCTION OF FIELD-CHANNELS View Judgements
  27 OBLIGATION OF OWNER OF FIELD-CHANNEL View Judgements
  28 ARRANGEMENT WITH OWNER BY OTHER PERSON View Judgements
  29 CANAL OFFICER AFTER ENQUIRY MAY AUTHORISE SUPPLY OR DECLARE APPLICANT TO BE JOINT OWNER View Judgements
  30 PROHIBITION OF LAND ACQUIRED FOR FIELD-CHANNEL FOR OTHER PURPOSE: AND PROHIBITION AGAINST ALTERATION OF FIELD- CHANNEL View Judgements
  31 IF OWNER FAILS TO EXECUTE WORK OR TO REPAIR FIELD-CHANNEL View Judgements
  32 CANCELLATION OF SANCTION TO SUPPLY OF WATER FOR FAILURE TO MAINTAIN FIELD- CHANNELS View Judgements
  33 PERSON USING FIELD-CHANNEL TO PAY SHARE OF EXPENSES OF REPAIR View Judgements
  34 SCHEMES FOR COMPULSORY CONSTRUCTION OF FIELD-CHANNEL View Judgements
  35 OBLIGATION ON HOLDERS TO CONSTRUCT FIELD-CHANNELS UNDER FINAL SCHEME View Judgements
  36 PROVISIONS OF SECTION 13 TO APPLY View Judgements
  37 NOTICE TO HOLDERS AND OCCUPIERS OF LAND TO CONSTRUCT FIELD-CHANNELS View Judgements
  38 POWERS TO AUTHORISE CANAL OFFICER TO CONSTRUCT FIELD- CHANNELS View Judgements
  39 CONSEQUENCES OF COMPLETION OF CONSTRUCTION OF FIELD-CHANNELS View Judgements
  40 MODE OF PAYMENT OF COST OF CONSTRUCTION OF FIELD-CHANNEL, ETC View Judgements
  41 POWER OF APPROPRIATE AUTHORITY TO DIRECT PREPARATION OF SCHEME IN PUBLIC INTEREST View Judgements
  42 SETTLEMENT OF DISPUTES AS TO MUTUAL RIGHTS AND LIABILITIES OF PERSONS INTERESTED IN FIELD-CHANNELS View Judgements
  43 PROVISIONS OF THIS PART NOT TO APPLY TO FIELD-CHANNELS CONSTRUCTED UNDER BOM. XXVIII OF 1942 View Judgements
  44 ACQUISITION OF LAND FOR CANALS AND FIELD-CHANNELS View Judgements
  45 APPLICATION OF THIS CHAPTER TOR SUPPLY OF WATER UNDER CHAPTERS II TO V View Judgements
  46 MODES OF SUPPLY OF CANAL WATER,POWER TO CHARGE MINIMUM RATE View Judgements
  47 : POWER OF APPROPRIATE AUTHORITY TO REGULATE SOWING, PLANTING OR GROWING OF CROPS DURING SPECIFIED PERIOD ON LANDS UNDER IRRIGABLE COMMAND OF CANAL View Judgements
  48 POWER TO FIX CEILING ON AREA OF CROPS View Judgements
  49 POWER TO STOP WATER View Judgements
  50 DURATION OF SUPPLY View Judgements
  51 AGREEMENT FOR SUPPLY OF WATER TRANSFERABLE WITH PROPERTY IN RESPECT OF WHICH SUPPLY IS GIVEN, ETC View Judgements
  52 LIABILITY WHEN PERSON USING WATER UNAUTHORISEDLY CANNOT BE IDENTIFIED View Judgements
  53 LIABILITY WHEN WATER RUNS TO WASTE View Judgements
  54 CHARGE RECOVERABLE IN ADDITION TO PENALTIES View Judgements
  55 LAND DERIVING BENEFIT FROM PERECOLATION LIABLE TO WATER RATE View Judgements
  56 LEVY OF WATER RATE FOR USE OF PERCOLATION WATER FOR NON-IRRIGATION PURPOSES View Judgements
  57 APPLICATION OF SUPPLY OF WATER View Judgements
  58 APPLICATION FOR SUPPLY OF WATER View Judgements
  59 DETERMINATION OF RATES FOR SUPPLY OF CANAL WATER View Judgements
  60 SUPPLY OF WATER ON VOLUMETRIC BASIS AND FORMATION OF WATER COMMITTEE View Judgements
  61 POWER TO MAKE IRRIGATION AGREEMENTS View Judgements
  62 SCOPE OF IRRIGATION AGREEMENTS View Judgements
  63 WHEN AGREEMENT CAN BE MADE View Judgements
  64 CONSENT TO AGREEMENT NECESSARY WHERE LAND IS IN POSSESSION OF OCCUPIER OTHER THAN HOLDER View Judgements
  65 PUBLICATION OF NOTICE BEFORE AGREEMENT IS MADE View Judgements
  66 INCLUSION OF LAND IRRIGATED BY LIFT View Judgements
  67 CHARGES FOR SUPPLY OF WATER View Judgements
  68 LIABILITY DUE TO IRRIGATION AGREEMENT View Judgements
  69 CANCELLATION OF AGREEMENT BY MUTUAL CONSENT View Judgements
  70 CANCELLATION OF AGREEMENT FOR FAILURE TO MAINTAIN FIELD-CHANNELS View Judgements
  71 GENERAL POWER TO CANCEL AGREEMENT View Judgements
  72 SUPPLY OF WATER UNDER SCHEME View Judgements
  73 EFFECT OF SCHEME: POWER TO VARY SCHEME View Judgements
  74 APPOINTMENT OF WATER COMMITTEE TO EXECUTE SCHEME AND ITS POWERS View Judgements
  75 COMPENSATION IN CASES OF ASCERTAINABLE SUBSTANTIAL DAMAGE View Judgements
  76 LIMITATION OF CLAIMS View Judgements
  77 COMPENSATION FOR DAMAGE CAUSED BY ENTRY ON LAND ETC View Judgements
  78 COMPENSATION ON ACCOUNT OF INTERRUPTION OF WATER SUPPLY View Judgements
  79 DECISION AS TO AMOUNT OF COMPENSATION UNDER EITHER OF LAST TWO SECTIONS TO BE CONCLUSIVE View Judgements
  80 NOTICE AS TO CLAIMS FOR COMPENSATION IN CERTAIN EASES View Judgements
  81 CLAIMS TO BE PREFERRED TO COLLECTOR View Judgements
  82 COLLECTOR TO BE GUIDED BY PROVISIONS OF LAND ACQUISITION ACT, 1894 View Judgements
  83 DIMINUTION IN MARKET VALUE TO THE CONSIDERED IN FIXING COMPENSATION View Judgements
  84 COMPENSATION WHEN DUE View Judgements
  85 ABATEMENT OF REVENUE DEMAND ON INTERRUPTION OF WATER SUPPLY View Judgements
  86 ABATEMENT OF INFERIOR HOLDER'S RENT ON INTERRUPTION OF WATER SUPPLY; AND ENHANCEMENT OF SUCH RENT ON RESTORATION OF SUPPLY View Judgements
  87 PROVISIONS OF THIS PART NOT TO APPLY TO ACQUISITION UNDER SECTION 44 View Judgements
  88 RECOVERY OF WATER RATE View Judgements
  89 RECOVERY OF WATER RATE, ETC. PAYABLE TO COMPANY, ZILLA PARISHAD, ETC View Judgements
  90 PROCEDURE FOR OBTAINING LABOUR FOR WORKS OR REPAIRS URGENTLY REQUIRED View Judgements
  91 LIST OF LABOURERS View Judgements
  92 REPORTS TO BE MADE BY CANAL OFFICER View Judgements
  93 PENALTY FOR DAMAGING CANAL, ETC View Judgements
  94 PENALTY FOR ENDANGERING STABILITY OF CANAL, ETC View Judgements
  95 OBSTRUCTION TO BE REMOVED AND DAMAGE REPAIRED View Judgements
  96 PERSONS EMPLOYED ON CANAL MAY TAKE OFFENDERS INTO CUSTODY View Judgements
  97 PROCEDURE IN RESPECT OF MACHINE APPARATUS WITH WHICH CANAL WATER IS USED UNAUTHORISEDLY View Judgements
  98 COGNIZANCE OF CERTAIN OFFENCES 2 OF 1974 View Judgements
  99 ABETMENT View Judgements
  100 REWARD TO INFORMANTS View Judgements
  101 COMPENSATION TO PRIVATE PERSON INJURED View Judgements
  102 COMPOUNDING OF OFFENCES View Judgements
  103 APPEAL AND REVISION View Judgements
  104 SUITS BARRED IN CERTAIN CASES View Judgements
  105 EXCAVATION OF WELLS IN LANDS UNDER IRRIGABLE COMMAND OF CANAL TO BE INTIMATED View Judgements
  106 RIGHT IN TANK BED LANDS, FISHING AND PLAYING OF VESSELS IN TANKS, ETC. CONTROLLED OR MAINTAINED BY APPROPRIATE AUTHORITY TO VEST IN APPROPRIATE AUTHORITY View Judgements
  107 PROHIBITION OF MINING, OR QUARRYING OPERATIONS View Judgements
  108 RECOVERY OF COST OF REPAIRING DAMAGE WHEN OFFENDER IS UNASCERTAINABLE View Judgements
  109 POWER TO SUMMON AND EXAMINE WITNESSES View Judgements
  110 DELEGATION OF POWERS AND DUTIES View Judgements
  111 SERVICE OF NOTICES View Judgements
  112 POWER OF STATE GOVERNMENT TO GIVE DIRECTIONS TO COMPANY AND ZILLA PARISHADS REGARDING MAINTENANCE OF THEIR CANALS View Judgements
  113 PUBLIC SERVANT AND SOME OTHER PERSONS PROTECTED FROM LEGAL PROCEEDINGS View Judgements
  114 RULES View Judgements
  115 SAVING OF CERTAIN WATER WORKS View Judgements
  116 APPLICATION OF CERTAIN PROVISION OF ACT TO LIFT IRRIGATION WORKS OF CO-OPERATIVE SOCIETIES View Judgements
  117 APPLICATION OF THIS PART TO SECOND CLASS IRRIGATION WORKS View Judgements
  118 APPLICATION OF CERTAIN SECTIONS AND PARTS OF THIS ACT TO SECOND CLASS IRRIGATION WORKS View Judgements
  119 REVISION OF IRRIGATION RECORD-OF-RIGHTS View Judgements
  120 COMMUNICATION OF RIGHTS View Judgements
  121 COWER OF STATE GOVERNMENT WHERE WORKS ARC UNDERTAKEN INCREASING SUPPLY View Judgements



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