MAHARASHTRA LAND REVENUE CODE, 1966


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT:- View Judgements
  2 DEFINITIONS View Judgements
  3 DIVISION OF STATE INTO REVENUE AREAS:- View Judgements
  4 CONSTITUTION OF REVENUE AREAS View Judgements
  5 CHIEF CONTROLLING AUTHORITY IS REVENUE MATTERS:- View Judgements
  6 REVENUE OFFICERS IN DIVISION View Judgements
  7 REVENUE OFFICERS IN DISTRICT View Judgements
  8 SURVEY OFFICERS View Judgements
  9 COMBINATION OF OFFICERS View Judgements
  10 TEMPORARY VACANCIES View Judgements
  11 SUBORDINATION OF OFFICERS View Judgements
  12 APPOINTMENTS TO BE NOTIFIED View Judgements
  13 POWERS AND DUTIES OF REVENUE OFFICERS View Judgements
  14 POWERS AND DUTIES OF SURVEY OFFICERS, CIRCLE OFFICERS, ETC View Judgements
  15 CONFERRAL BY STATE GOVERNMENT OF POWERS OF REVENUE OFFICERS ON OTHER PERSONS View Judgements
  16 SEALS View Judgements
  17 DEMANDS FOR MONEY, PAPERS, ETC, TO BE MADE KNOWN IN WRITING TO PERSON CONCERNED ETC View Judgements
  18 PUBLIC MONEYS MAY ALSO BE RECOVERED AS ARREARS OF REVENUE; AND SEARCH WARRANT MAY BE ISSUED FOR RECOVERY OF PAPERS OR PROPERTY View Judgements
  19 OFFICER OR PERSON IN JAIL MAY SECURE HIS RELEASE BY FURNISHING SECURITY View Judgements
  20 TITLE OF STATE IN ALL LANDS, PUBLIC ROADS, ETC., WHICH ARE NOT PROPERTY OF OTHERS View Judgements
  21 EXTINCTION OF RIGHTS OF PUBLIC IN OR OVER ANY PUBLIC ROAD, LANE OR PATH NOT REQUIRED FOR USE OF PUBLIC:- View Judgements
  22 LANDS MAY BE ASSIGNED FOR SPECIAL PURPOSE, AND WHEN ASSIGNED SHALL NOT BE OTHERWISE USED WITHOUT SANCTION OF COLLECTOR View Judgements
  23 REGULATION OF USE OF PASTURAGE View Judgements
  24 RECOVERING VALUE OF NATURAL PRODUCTS UNAUTHORISEDLY REMOVED FROM CERTAIN LANDS View Judgements
  25 RIGHT TO TREES IN HOLDINGS View Judgements
  26 TREES AND FORESTS VESTING IN GOVERNMENT View Judgements
  27 RECOVERY OF VALUE OF TREES, ETC, UNAUTHORIZEDLY APPROPRIATED View Judgements
  28 REGULATION OF CUTTING AND SUPPLY OF WOOD ETC View Judgements
  29 CLASSES OF PERSONS HOLDING LAND View Judgements
  30 OCCUPATION OF UNALIENATED LAND GRANTED UNDER PROVISIONS OF THE CODE View Judgements
  31 UNOCCUPIED LAND MAY BE GRANTED ON CONDITIONS View Judgements
  32 GRANT OF ALLUVIAL LAND VESTING IN GOVERNMENT View Judgements
  33 TEMPORARY RIGHT TO ALLUVIAL LANDS OF SMALL EXTENT View Judgements
  34 DISPOSAL OF INTESTATE OCCUPANCIES View Judgements
  35 DISPOSAL OF RELINQUISHED OR FORFEITED SUB-DIVISION View Judgements
  36 OCCUPANCY TO BE TRANSFERABLE AND HERITABLE SUBJECT TO CERTAIN RESTRICTIONS View Judgements
  37 OCCUPANT View Judgements
  38 POWER TO GRANT LEASES View Judgements
  39 OCCUPANT TO PAY LAND REVENUE AND GOVERNMENT LESSEE TO PAY RENT FIXED View Judgements
  40 SAVING OF POWERS OF GOVERNMENT View Judgements
  41 USES TO WHICH HOLDER OF LAND FOR PURPOSES OF AGRICULTURE MAY PUT HIS LAND View Judgements
  42 PERMISSION FOR NON-AGRICULTURAL USE View Judgements
  43 RESTRICTION ON USE View Judgements
  44 PROCEDURE, FOR CONVERSION OF USE OF LAND FROM ONE PURPOSE TO ANOTHER View Judgements
  45 PENALTY FOR SO USING LAND WITHOUT PERMISSION View Judgements
  46 RESPONSIBILITY OF TENANT OR OTHER PERSON FOR WRONGFUL USE View Judgements
  47 POWER OF STATE GOVERNMENT TO EXEMPT LANDS FROM PROVISIONS OF SECTIONS 41, 421, 44, 45 OR 46 View Judgements
  48 GOVERNMENT TITLE TO MINES AND MINERALS View Judgements
  49 CONSTRUCTION OF WATER COURSE THROUGH LAND BELONGING TO OTHER PERSON View Judgements
  50 REMOVAL OF ENCROACHMENTS ON LAND VESTING IN GOVERNMENT; PROVISIONS FOR PENALTY AND OTHER INCIDENTAL MATTERS View Judgements
  51 REGULARISATION OF ENCROACHMENTS View Judgements
  52 VALUE AND LAND REVENUE HOW CALCULATED View Judgements
  53 SUMMARY EVICTION OF PERSON UNAUTHORISEDLY OCCUPYING LAND VESTING IN GOVERNMENT View Judgements
  54 FORFEITURE AND REMOVAL OF PROPERTY LEFT OVER AFTER SUMMARY EVICTION View Judgements
  55 RELINQUISHMENT View Judgements
  56 RELINQUISHMENT OF ALIENATED LAND View Judgements
  57 RIGHT OF WAY TO RELINQUISHED LAND View Judgements
  58 SAVING OF OPERATION OF SECTION 55 IN CERTAIN CASES View Judgements
  59 SUMMARY EVICTION OF PERSON UNAUTHORISEDLY OCCUPYING LAND View Judgements
  60 POWER OF STATE GOVERNMENT TO SUSPEND OPERATION OF SECTION 55 View Judgements
  61 OCCUPANCY WHEN NOT LIABLE TO PROCESS OF CIVIL COURT; COURT TO GIVE EFFECT TO COLLECTOR View Judgements
  62 BAR OF ATTACHMENT OR SALE View Judgements
  63 BAR OF FORECLOSURE OR ATTACHMENT OF SALE OF BHUMIDHARI View Judgements
  64 ALL LAND LIABLE TO PAY REVENUE UNLESS SPECIALLY EXEMPTED View Judgements
  65 LIABILITY OF ALLUVIAL LANDS TO LAND REVENUE View Judgements
  66 ASSESSMENT OF LAND REVENUE IN CASES OF DILUVION View Judgements
  67 MANNER OF ASSESSMENT AND ALTERATION OF ASSESSMENT View Judgements
  68 ASSESSMENT BY WHOM TO BE FIXED View Judgements
  69 SETTLEMENT OF ASSESSMENT TO BE MADE WITH HOLDER DIRECTLY FROM STATE GOVERNMENT View Judgements
  70 RATES FOR USE OF WATER View Judgements
  71 THE FIXING OF ASSESSMENT UNDER THIS CODE LIMITED TO ORDINARY LAND REVENUE View Judgements
  72 LAND REVENUE TO BE PARAMOUNT CHARGE ON LAND View Judgements
  73 FORFEITED HOLDINGS MAY BE TAKEN POSSESSION OF AND OTHERWISE DISPOSED View Judgements
  74 TO PREVENT FORFEITURE OF OCCUPANCY CERTAIN PERSONS OTHER THAN OCCUPANT MAY PAY LAND View Judgements
  75 RECEIPTS View Judgements
  76 PENALTY FOR FAILURE TO GRANT RECEIPTS View Judgements
  77 REDUCTION, SUSPENSION OR REMISSION OF LAND REVENUE View Judgements
  78 REDUCTION, SUSPENSION OR REMISSION OF LAND REVENUE View Judgements
  79 REVENUE SURVEY MAY BE INTRODUCED BY STATE GOVERNMENT INTO ANY PART OF STATE View Judgements
  80 SURVEY OFFICER MAY REQUIRE BY GENERAL NOTICE OR BY SUMMONS, SUITABLE SERVICE FROM HOLDERS OF LAND, ETC:- View Judgements
  81 ASSISTANCE TO BE GIVEN BY HOLDERS AND OTHERS IN MEASUREMENT OR CLASSIFICATION OF LANDS: View Judgements
  82 SURVEY NUMBERS NOT TO BE OF LESS THAN CERTAIN EXTENT View Judgements
  83 POWER OF STATE GOVERNMENT TO DIRECT FRESH SURVEY AND REVISION OF ASSESSMENT View Judgements
  84 ENTRY OF SURVEY NUMBERS AND SUB-DIVISIONS IN RECORDS View Judgements
  85 PARTITION View Judgements
  86 DIVISION OF SURVEY NUMBERS INTO NEW SURVEY NUMBERS View Judgements
  87 DIVISION OF SURVEY NUMBERS INTO SUB-DIVISIONS View Judgements
  88 PRIVILEGE OF TITLE-DEEDS View Judgements
  89 SURVEY MADE BEFORE COMMENCEMENT OF THIS CODE TO BE DEEMED TO BE MADE UNDER THIS CHAPTER View Judgements
  90 INTERPRETATION View Judgements
  91 FORECAST AS TO SETTLEMENT View Judgements
  92 POWER OF STATE GOVERNMENT TO DIRECT ORIGINAL OR REVISION SETTLEMENT OF LAND REVENUE OF ANY LANDS View Judgements
  93 TERM OF SETTLEMENT View Judgements
  94 ASSESSMENT HOW DETERMINED View Judgements
  95 INCREASE IN AVERAGE YIELD DUE TO IMPROVEMENTS AT THE EXPENSE OF HOLDERS NOT TO BE TAKEN INTO ACCOUNT View Judgements
  96 SETTLEMENT OFFICER HOW TO PROCEED FOR MAKING SETTLEMENT View Judgements
  97 SETTLEMENT REPORT TO BE PRINTED AND PUBLISHED View Judgements
  98 SUBMISSION TO GOVERNMENT OF SETTLEMENT REPORT WITH STATEMENT OF OBJECTIONS, ETC., AND COLLECTOR View Judgements
  99 REFERENCE TO 1[DIVISIONAL COMMISSIONER View Judgements
  100 ORDERS ON SETTLEMENT REPORT View Judgements
  101 POWER OF STATE GOVERNMENT TO EXEMPT FROM ASSESSMENT FOR WATER ADVANTAGES View Judgements
  102 INTRODUCTION OF SETTLEMENT View Judgements
  103 CLAIMS TO HOLD LAND FREE OF LAND REVENUE View Judgements
  104 ASSESSMENT OF LANDS WHOLLY EXEMPT FROM PAYMENT OF LAND REVENUE View Judgements
  105 POWER OF STATE GOVERNMENT TO DIRECT ASSESSMENT FOR WATER ADVANTAGES View Judgements
  106 POWER OF COLLECTOR TO CORRECT ERRORS View Judgements
  107 SETTLEMENT MADE BEFORE THIS CODE TO BE DEEMED TO BE MADE UNDER THIS CHAPTER View Judgements
  108 INTERPRETATION View Judgements
  109 NON-AGRICULTURAL ASSESSMENT OF LANDS TO BE DETERMINED ON BASIS -OF THEIR NON-AGRICULTURAL USE AND HAVING REGARD TO URBAN AND NON-URBAN AREAS View Judgements
  110 PROCEDURE FOR DETERMINING NON-AGRICULTURAL ASSESSMENT OF LANDS IN NON-URBAN AREAS View Judgements
  111 PROCEDURE FOR DETERMINING NON-AGRICULTURAL ASSESSMENT IN URBAN AREAS View Judgements
  112 NON-AGRICULTURAL ASSESSMENT NOT TO EXCEED THREE PER CENT OF FULL MARKET VALUE View Judgements
  113 POWER OF COLLECTOR TO FIX STANDARD RATE OF NON-AGRICULTURAL ASSESSMENT View Judgements
  114 RATE OF ASSESSMENT OF LANDS USED FOR NON-AGRICULTURAL PURPOSES View Judgements
  115 Date of commencement of non-agricultural assessment View Judgements
  116 was deleted by Mah. 9 of 2002 s.3. View Judgements
  117 LANDS EXEMPT FROM PAYMENT OF NON-AGRICULTURAL ASSESSMENT View Judgements
  118 REVOCATION OF EXEMPTION View Judgements
  119 NON-AGRICULTURAL ASSESSMENT OF LANDS WHOLLY EXEMPT FROM PAYMENT OF LAND REVENUE View Judgements
  120 NON-AGRICULTURAL ASSESSMENT FIXED BEFORE COMMENCEMENT OF CODE TO CONTINUE IN FORCE UNTIL ALTERED View Judgements
  121 APPLICATION OF CHAPTER View Judgements
  122 LIMITS OF SITES OF VILLAGES, TOWNS AND CITIES HOW TO BE FIXED View Judgements
  123 NO LAND REVENUE TO BE LEVIED IN CERTAIN CASES ON LANDS, WITHIN SITES OF VILLAGE, TOWN OR CITY View Judgements
  124 RIGHT TO EXEMPT TO BE DETERMINED BY COLLECTOR View Judgements
  125 PARDI AND WADA LANDS EXEMPTED FROM PAYMENT OF LAND REVENUE View Judgements
  126 SURVEY OF LANDS IN VILLAGE SITES HOW TO BE CONDUCTED View Judgements
  127 IN CERTAIN CASES SURVEY FEE TO BE CHARGED View Judgements
  128 MAPS OF VILLAGE SITES View Judgements
  129 SANAD TO BE GRANTED WITHOUT EXTRA CHARGE View Judgements
  130 GRANT OF SANAD ON ALTERATION OF HOLDING View Judgements
  131 Duplicate sanads may be granted View Judgements
  132 FIXATION AND DEMARCATION OF BOUNDARIES View Judgements
  133 DETERMINATION OF VILLAGE BOUNDARIES View Judgements
  134 DETERMINATION OF FIELD BOUNDARIES View Judgements
  135 DISPUTES REGARDING BOUNDARIES BETWEEN VILLAGES, SURVEY NUMBERS AND SUB-DIVISIONS View Judgements
  136 DEMARCATION OF BOUNDARIES OF SURVEY NUMBER OR SUB-DIVISION View Judgements
  137 STRAIGHTENING OUT CROOKED BOUNDARIES View Judgements
  138 EFFECT OF SETTLEMENT OF BOUNDARY View Judgements
  139 CONSTRUCTION AND REPAIRS OF BOUNDARY MARKS OF SURVEY NUMBERS AND VILLAGES, ETC View Judgements
  140 RESPONSIBILITY FOR MAINTENANCE OF BOUNDARY MARKS AND SURVEY MARKS View Judgements
  141 COLLECTOR TO HAVE CHARGE OF BOUNDARY MARKS AND SURVEY MARKS AFTER INTRODUCTION OF SURVEY View Judgements
  142 DEMARCATION AND MAINTENANCE OF BOUNDARY MARKS BETWEEN HOLDING AND VILLAGE ROAD View Judgements
  143 RIGHT OF WAY OVER BOUNDARIES View Judgements
  144 DEMARCATION OF BOUNDARIES IN AREAS UNDER TOWN PLANNING SCHEME OR IMPROVEMENT SCHEME OR CONSOLIDATION SCHEME View Judgements
  145 PENALTY FOR INJURING BOUNDARY MARKS View Judgements
  146 : POWER TO EXEMPT FROM OPERATION OF THIS CHAPTER View Judgements
  147 EXEMPTION FROM PROVISIONS OF THIS CHAPTER View Judgements
  148 RECORD OF RIGHTS View Judgements
  149 ACQUISITION OF RIGHTS TO BE REPORTED View Judgements
  150 REGISTER OF MUTATIONS AND REGISTER OF DISPUTED CASES View Judgements
  151 OBLIGATION TO FURNISH TO INFORMATION, OBLIGATION TO FURNISH ENTRIES FROM RECORD OF RIGHTS, ETC., TO HOLDER OR TENANT IN BOOKLET FORM AND TO MAINTAIN BOOKLET ETC View Judgements
  152 FINE FOR NEGLECT TO AFFORD INFORMATION View Judgements
  153 REQUISITION OF ASSISTANCE IN PREPARATION OF MAPS View Judgements
  154 INTIMATION OF TRANSFERS BY REGISTERING OFFICERS View Judgements
  155 CORRECTION OF CLERICAL ERRORS View Judgements
  156 LAND RECORDS View Judgements
  157 PRESUMPTION OF CORRECTNESS OF ENTRIES IN RECORD OF RIGHTS AND REGISTER OF MUTATIONS View Judgements
  158 BAR OF SUITS View Judgements
  159 OF RIGHTS AT COMMENCEMENT OF CODE View Judgements
  160 APPLICATION OF PROVISIONS OF SECTIONS 161 TO 167 View Judgements
  161 NISTAR PATRAK View Judgements
  162 MATTER TO BE PROVIDED FOR IN NISTAR PATRAK View Judgements
  163 PROVISION IN NISTAR PATRAK FOR CERTAIN MATTERS View Judgements
  164 RIGHT IN WASTE LAND OF ANOTHER VILLAGE View Judgements
  165 WAJIB-UL-ARZ View Judgements
  166 REGULATION OF FISHING ETC View Judgements
  167 PUNISHMENT FOR CONTRAVENTION OF PROVISIONS View Judgements
  168 LIABILITY FOR LAND REVENUE View Judgements
  169 CLAIMS OF STATE GOVERNMENT TO HAVE PRECEDENCE OVER ALL OTHERS View Judgements
  170 DATES ON WHICH LAND REVENUE FALLS DUE AND IS PAYABLE View Judgements
  171 TEMPORARY ATTACHMENT AND MANAGEMENT OF VILLAGE OR SHARE OF VILLAGE View Judgements
  172 TEMPORARY ATTACHMENT AND MANAGEMENT OF VILLAGE OR SHARE OF VILLAGE TO BE VACATED (WITHDRAWN) ON SECURITY BEING FURNISHED View Judgements
  173 Arrear, defaulter View Judgements
  174 PENALTY FOR DEFAULT OF PAYMENT OF LAND REVENUE View Judgements
  175 CERTIFIED ACCOUNT TO BE EVIDENCE AS TO ARREARS View Judgements
  176 PROCESS OF RECOVERY OF ARREARS View Judgements
  177 REVENUE DEMANDS OF FORMER YEARS HOW RECOVERABLE View Judgements
  178 WHEN NOTICE OF DEMAND MAY ISSUE View Judgements
  179 OCCUPANCY OR ALIENATED HOLDING FOR WHICH ARREAR IS DUE MAY BE FORFEITED View Judgements
  180 DISTRAINED AND SALE OF DEFAULTER View Judgements
  181 Sale of defaulter View Judgements
  182 POWER TO ATTACH DEFAULTER View Judgements
  183 ARREST AND DETENTION OF DEFAULTER View Judgements
  184 POWER TO ARREST BY WHOM TO BE EXERCISED View Judgements
  185 POWER TO ATTACH DEFAULTER View Judgements
  186 LANDS OF SUCH VILLAGE TO REVERT FREE OF ENCUMBRANCES View Judgements
  187 REVENUE MANAGEMENT OF VILLAGES OR ESTATES NOT BELONGING TO GOVERNMENT THAT MAY BE TEMPORARILY UNDER MANAGEMENT OF STATE GOVERNMENT View Judgements
  188 APPLICATION OF SURPLUS PROFITS View Judgements
  189 RESTORATION OF VILLAGE SO ATTACHED View Judgements
  190 VILLAGE, ETC. TO VEST IN STATE GOVERNMENT IF NOT REDEEMED WITHIN TWELVE YEARS View Judgements
  191 BUT ALL PROCESSES TO BE STAYED ON SECURITY BEING GIVEN View Judgements
  192 PROCEDURE IN EFFECTING SALES View Judgements
  193 Notification of sales View Judgements
  194 Sale by whom to be made,, time of sale etc View Judgements
  195 POSTPONEMENT OF SALE View Judgements
  196 SALE OF PERISHABLE ARTICLES View Judgements
  197 WHEN SALE MAY BE STAYED View Judgements
  198 SALES OF MOVABLE PROPERTY WHEN LIABLE TO CONFIRMATION View Judgements
  199 MODE OF PAYMENT FOR MOVABLE PROPERTY WHEN SALE IS CONCLUDED AT ONCE View Judgements
  200 MODE OF PAYMENT WHEN SALE IS SUBJECT TO CONFIRMATION View Judgements
  201 DEPOSIT BY PURCHASER IN CASE OF SALE OF IMMOVABLE PROPERTY:- View Judgements
  202 PURCHASE-MONEY WHEN TO BE PAID:- View Judgements
  203 EFFECT OF DEFAULT View Judgements
  204 LIABILITY OF PURCHASER FOR LOSS BY RESALE View Judgements
  205 NOTIFICATION BEFORE RESALE View Judgements
  206 SETTING ASIDE SALES OF MOVABLES View Judgements
  207 APPLICATION TO SET ASIDE SALE OF IMMOVABLE View Judgements
  208 ORDER CONFIRMING OR SETTING ASIDE SALE View Judgements
  209 PURCHASER MAY APPLY TO SET ASIDE SALE UNDER CERTAIN CIRCUMSTANCES View Judgements
  210 APPLICATION TO SET ASIDE SALE BY PERSON OWNING OR HOLDING INTEREST IN PROPERTY View Judgements
  211 REFUND OF DEPOSIT OR PURCHASE MONEY WHEN SALE SET ASIDE View Judgements
  212 ON CONFIRMATION OF SALE, PURCHASER TO BE PUT IN POSSESSION View Judgements
  213 BAR OF SUIT AGAINST CERTIFIED PURCHASER View Judgements
  214 APPLICATION OF PROCEEDS OF SALE View Judgements
  215 SURPLUS NOT TO BE PAID TO CREDITORS EXCEPT UNDER ORDER OF COURT View Judgements
  216 CERTIFIED PURCHASER LIABLE ONLY FOR LAND REVENUE SUBSEQUENTLY DUE View Judgements
  217 PURCHASER View Judgements
  218 CLAIMS TO ATTACHED PROPERTY HOW TO BE DISPOSED View Judgements
  219 BAR OF REVENUE OFFICER TO BID ETC., AT SALE View Judgements
  220 PURCHASE ON NOMINAL BID View Judgements
  221 SUM RECOVERABLE UNDER PROVISIONS OF THIS CHAPTER View Judgements
  222 RECOVERY OF FREE GRANTS AS ARREAR OF REVENUE IN CASE OF MISUSE View Judgements
  223 RECOVERY OF MONIES FROM SURETY View Judgements
  224 SUBORDINATION OF REVENUE OFFICERS View Judgements
  225 POWER TO TRANSFER CASES View Judgements
  226 POWER TO TRANSFER CASES TO AND FROM SUBORDINATES View Judgements
  227 POWER TO SUMMON PERSONS TO GIVE EVIDENCE AND PRODUCE DOCUMENTS View Judgements
  228 SUMMONS TO BE IN WRITING, SIGNED AND SEALED; SERVICE OF SUMMONS View Judgements
  229 COMPELLING ATTENDANCE OF WITNESS View Judgements
  230 MODE OF SERVING NOTICE View Judgements
  231 PROCEDURE FOR PRODUCING ATTENDANCE OF WITNESSES View Judgements
  232 HEARING IN ABSENCE OF PARTY View Judgements
  233 ADJOURNMENT OF HEARING View Judgements
  234 MODE OF TAKING EVIDENCE IN FORMAL INQUIRIES View Judgements
  235 WRITING AND EXPLANATION OF DECISIONS View Judgements
  236 SUMMARY INQUIRIES HOW TO BE CONDUCTED View Judgements
  237 FORMAL AND SUMMARY INQUIRIES TO BE DEEMED JUDICIAL PROCEEDINGS View Judgements
  238 ORDINARY INQUIRIES HOW TO BE CONDUCTED View Judgements
  239 COPIES AND TRANSLATIONS, ETC. HOW TO BE OBTAINED View Judgements
  240 ARREST OF DEFAULTER TO BE MADE UPON WARRANT View Judgements
  241 POWER TO ENTER UPON AND SURVEY LAND View Judgements
  242 COLLECTOR HOW TO PROCEED IN ORDER TO EVICT ANY PERSON WRONGFULLY IN POSSESSION OF LAND View Judgements
  243 POWER TO GIVE AND APPORTION COSTS View Judgements
  244 PERSONS BY WHOM APPEARANCES AND APPLICATIONS MAY BE MADE BEFORE AND TO REVENUE OR SURVEY OFFICER View Judgements
  245 Saving - [Deleted by Mah. 25 of 2002, s. 4, w.e.f. 1-5-2002] View Judgements
  246 Application of this Chapter - [Deleted by Mah. 25 of 2002, s. 5, w.e.f. 1-5-2002] View Judgements
  247 APPEAL AND APPELLATE AUTHORITIES View Judgements
  248 APPEAL WHEN TO LIE TO STATE GOVERNMENT View Judgements
  249 APPEAL AGAINST REVIEW OR REVISION View Judgements
  250 PERIODS WITHIN WHICH APPEALS MUST BE BROUGHT View Judgements
  251 ADMISSION OF APPEAL AFTER PERIOD OF LIMITATION View Judgements
  252 APPEAL SHALL NOT BE AGAINST CERTAIN ORDERS View Judgements
  253 PROVISION WHERE LAST DAY FOR APPEAL FALLS ON SUNDAY OR HOLIDAY View Judgements
  254 COPY OF ORDER TO ACCOMPANY PETITION OF APPEAL View Judgements
  255 POWER OF APPELLATE AUTHORITY View Judgements
  256 STAY OF EXECUTION OF ORDERS View Judgements
  257 POWER OF STATE GOVERNMENT AND OF CERTAIN REVENUE AND SURVEY OFFICERS TO CALL FOR AND EXAMINE RECORDS AND PROCEEDINGS OF SUBORDINATE OFFICERS View Judgements
  258 REVIEW OF ORDERS View Judgements
  259 RULES AS TO DECISIONS OR ORDERS EXPRESSLY MADE FINAL View Judgements
  260 EXTENT OF THIS CHAPTER View Judgements
  261 INTERPRETATION View Judgements
  262 1[POWER OF COLLECTOR TO FIX AND TO LEVY ASSESSMENT FOR LAND REVENUE View Judgements
  262A 1[RATE OF ASSESSMENT NOT TO EXCEED PERCENTAGE OF MARKET VALUE View Judgements
  262B STANDARD RATE OF ASSESSMENT View Judgements
  262C PUBLICATION OF STANDARD RATES OF ASSESSMENT View Judgements
  262D STANDARD RATE OF ASSESSMENT TO BE IN FORCE FOR TEN YEARS UNTIL REVISED View Judgements
  262E PERIOD OF GUARANTEE View Judgements
  263 SETTLEMENT OF ASSESSMENT WITH WHOM TO BE MADE View Judgements
  264 LIABILITY OF LAND REVENUE View Judgements
  265 CLAIMS OF STATE GOVERNMENT TO HAVE PRECEDENCE View Judgements
  266 POWER OF COLLECTOR TO GIVE DIRECTIONS REGARDING PAYMENT OF REVENUE View Judgements
  267 NOTICE OF DEMAND MAYBE SERVED AFTER ARREARS DUE View Judgements
  268 SALES HOW TO BE CONDUCTED View Judgements
  269 DEFAULTERS MAY BE ARRESTED AND CONFINED View Judgements
  270 EXEMPTION FROM ATTACHMENT AND SALE View Judgements
  271 COLLECTOR View Judgements
  272 COMPULSORY PROCESS TO CEASE ON PAYMENT UNDER PROTEST AND ON FILING APPEAL AND FURNISHING SECURITY View Judgements
  273 FEES IN RESPECT OF WARRANT FOR ATTACHMENT AND SALE OF DEFAULTERS View Judgements
  274 Appeals before 2[Concerned Divisional Commissioner] View Judgements
  275 COURT-FEES View Judgements
  276 POWER OF STATE GOVERNMENT TO MAKE GRANTS OF LANDS FREE OF REVENUE View Judgements
  277 BOMBAY CITY SURVEY RECOGNISED View Judgements
  278 STATE GOVERNMENT MAY ORDER SURVEY AND APPOINT SUPERINTENDENT View Judgements
  279 COLLECTOR OR SUBORDINATES MAY ENTER UPON LANDS View Judgements
  280 NOTICE TO BE SERVED ON HOLDER TO ATTEND View Judgements
  281 AFTER SERVICE OF NOTICES SUPERINTENDENT MAY PROCEED WITH SURVEY View Judgements
  282 SURVEY MAP AND REGISTER View Judgements
  283 SUPERINTENDENT MAY ERECT BOUNDARY MARKS View Judgements
  284 MAINTENANCE OF TEMPORARY BOUNDARY MARKS View Judgements
  285 SURVEY FEE MAY BE CHARGED View Judgements
  286 ALL DOCUMENTS CONNECTED WITH SURVEY TO BE SENT TO COLLECTOR View Judgements
  287 MAINTENANCE OF SURVEY MAP AND REGISTER View Judgements
  288 REVISION OF MAPS View Judgements
  289 RESPONSIBILITY FOR MAINTENANCE AND REPAIR OF BOUNDARY MARKS View Judgements
  290 COLLECTOR MAY REQUIRE SUPERIOR HOLDER TO RENEW OR REPAIR SURVEY MARKS. REQUISITION HOW MADE View Judgements
  291 ON DEFAULT, COLLECTOR OR ASSISTANTS MAY ENTER AND RENEW OR REPAIR CHARGE FOR RENEWAL OR REPAIR View Judgements
  292 PRIVILEGE OF TITLE-DEEDS View Judgements
  293 PROCEEDINGS NOT TO BE AFFECTED BY INFORMALITY View Judgements
  294 RIGHT OF GOVERNMENT TO LANDS AND FORESHORE View Judgements
  295 SUCH LANDS AND FORESHORE HOW DISPOSED OF View Judgements
  296 NOTICE OF TRANSFER OF TITLE TO LANDS ETC. TO BE GIVEN TO COLLECTOR View Judgements
  297 FORM OF NOTICE View Judgements
  298 PENALTY FOR NEGLECT TO GIVE NOTICE View Judgements
  299 PERSON TRANSFERRING TITLE AND OMITTING TO GIVE NOTICE TO CONTINUE LIABLE FOR REVENUE View Judgements
  300 PROCEEDING IN CASE OF DISPUTES AS TO ENTRY OR TRANSFER View Judgements
  301 REGISTRATION OR TRANSFER NOT TO AFFECT RIGHT OF GOVERNMENT View Judgements
  302 LAW APPLIED TO SUMMONS, ETC View Judgements
  303 DUES LEVIABLE AS REVENUE DEMANDS View Judgements
  304 POWER TO COLLECTOR OF BOMBAY TO ASSIST OTHER COLLECTORS IN REALIZATION OF DUES View Judgements
  305 COLLECTOR TO KEEP REGISTERS AND RENT ROLLS View Judgements
  306 RULES View Judgements
  307 SAVINGS View Judgements
  308 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  309 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  310 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  311 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  312 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  313 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  314 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  315 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  316 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  317 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  318 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  319 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  320 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  321 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  322 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  323 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  324 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  325 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  326 DELETED by Mah. 25 of 2002, S. 10, w.e.f. 1-5-2002 View Judgements
  327 MAPS AND LAND RECORDS OPEN TO INSPECTION ETC View Judgements
  328 RULES View Judgements
  329 PROVISION FOR PREVIOUS PUBLICATION OF, AND PENALTY FOR BREACH OF RULES View Judgements
  330 LAYING OF RULES BEFORE LEGISLATURE View Judgements
  330 - A 1[Delegation of powers and duties View Judgements
  331 CERTAIN PROVISIONS TO APPLY TO ALIENATED VILLAGES View Judgements
  332 HOLDERS OF LAND IN ALIENATED VILLAGES View Judgements
  333 CONSTRUCTION OF THIS CODE View Judgements
  334 AMENDMENT OF ENACTMENTS View Judgements
  335 POWER TO REMOVE DIFFICULTY View Judgements
  336 REPEAL AND SAVINGS View Judgements
  337 CONSTRUCTION OF REFERENCE View Judgements



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