MAHARASHTRA REGIONAL AND TOWN PLANNING ACT, 1966


Section
Section Title
  INTRODUCTION
  title CHAPTER I-PRELIMINARY View Judgements
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ESTABLISHMENT OF REGION AND ALTERATION OF ITS LIMITS View Judgements
  4 CONSTITUTION OF REGIONAL PLANNING BOARDS View Judgements
  5 TERMS OF OFFICE AND CONDITIONS OF SERVICE OF MEMBERS View Judgements
  6 RESIGNATION OF MEMBER View Judgements
  7 VACANCIES View Judgements
  8 POWERS AND DUTIES OF BOARD View Judgements
  9 MEETINGS OF REGIONAL BOARDS ETC View Judgements
  10 CONSULTATION OR ASSOCIATION WITH EXPERTS; REGIONAL PLANNING COMMITTEE View Judgements
  11 POWER OF REGIONAL BOARD TO APPOINT STAFF View Judgements
  12 EXPENSES OF REGIONAL BOARD View Judgements
  13 SURVEY OF REGION AND PREPARATION OF REGIONAL PLAN View Judgements
  14 CONTENTS OF REGIONAL PLAN View Judgements
  15 SUBMISSION OF REGIONAL PLAN TO STATE GOVERNMENT FOR APPROVAL View Judgements
  16 PROCEDURE TO BE FOLLOWED IN PREPARING AND APPROVING REGIONAL PLANS View Judgements
  17 PUBLICATION OF REGIONAL PLAN AND DATE OF ITS OPERATION View Judgements
  18 RESTRICTION ON CHANGE OF USERS OF LAND OR DEVELOPMENT THEREOF View Judgements
  19 EXCLUSION OF CLAIMS FOR COMPENSATION FOR INJURIOUS AFFECTION View Judgements
  20 3[REVISION OR MODIFICATION OF REGIONAL PLAN View Judgements
  title CHAPTER III-DEVELOPMENT PLAN (A) PREPARTION, SUBMISSION AND SANCTION TO DEVELOPMENT PLAN View Judgements
  21 DEVELOPMENT PLAN View Judgements
  22 CONTENTS OF DEVELOPMENT PLAN. View Judgements
  22A 1[MODIFICATIONS OF A SUBSTANTIAL NATURE View Judgements
  23 DECLARATION OF INTENTION TO PREPARE DEVELOPMENT PLANS View Judgements
  24 TOWN PLANNING OFFICER View Judgements
  25 PROVISION FOR SURVEY AND PREPARATION OF EXISTING-LAND-USE MAP View Judgements
  26 1[PREPARATION AND PUBLICATION OF NOTICE] OF DRAFT DEVELOPMENT PLAN] View Judgements
  27 PROVISION OF REGIONAL PLAN TO BE CONSIDERED. View Judgements
  28 OBJECTIONS TO DRAFT DEVELOPMENT PLAN View Judgements
  29 MODIFICATION MADE AFTER [PREPARING AND PUBLISHING] NOTICE OF DRAFT DEVELOPMENT PLAN View Judgements
  30 SUBMISSION OF DRAFT-DEVELOPMENT PLAN View Judgements
  31 SANCTION TO DRAFT-DEVELOPMENT PLAN View Judgements
  32 INTERIM DEVELOPMENT PLAN View Judgements
  33 PLAN FOR AREA OF COMPREHENSIVE DEVELOPMENT View Judgements
  34 PREPARATION OF DEVELOPMENT PLAN FOR ADDITIONAL AREA View Judgements
  35 DEVELOPMENT PLANS SANCTIONED BY THE STATE GOVERNMENT BEFORE THE COMMENCEMENT OF THIS ACT View Judgements
  36 DEVELOPMENT PLAN PREPARED PRIOR TO THIS ACT. View Judgements
  37 1[MODIFICATION] OF FINAL DEVELOPMENT PLAN View Judgements
  37A 1[POWER OF STATE GOVERNMENT OR PLANNING AUTHORITY TO PERMIT TEMPORARY CHANGE OF USER View Judgements
  38 REVISION OF DEVELOPMENT PLAN View Judgements
  39 VARIATION OF TOWN PLANNING SCHEME BY DEVELOPMENT PLAN View Judgements
  40 1[SPECIAL PLANNING AUTHORITY FOR DEVELOPING CERTAIN 3[NOTIFIED AREAS]. View Judgements
  41 EXPENSES OF SPECIAL PLANNING AUTHORITY TO BE MET BY CONTRIBUTION IN BY LOCAL AUTHORITIES View Judgements
  42 IMPLEMENTATION OF PLANS View Judgements
  title CHAPTER IV:CONTROL -OF DEVELOPMENT AND USE OF LAND INCLUDED IN DEVELOPMENT PLANS View Judgements
  43 RESTRICTIONS ON DEVELOPMENT OF LAND View Judgements
  44 APPLICATION FOR PERMISSION FOR DEVELOPMENT View Judgements
  45 GRANT OR REFUSAL OF PERMISSION View Judgements
  46 PROVISIONS OF DEVELOPMENT PLAN TO BE CONSIDERED BEFORE GRANTING PERMISSION View Judgements
  47 APPEAL View Judgements
  48 LAPSE OF PERMISSION View Judgements
  49 OBLIGATION TO ACQUIRE LAND ON REFUSAL OF PERMISSION OR ON GRANT OF PERMISSION IN CERTAIN CASES View Judgements
  50 DELETION OF RESERVATION OF DESIGNATED LAND FOR INTERIM DRAFT OF FINAL DEVELOPMENT PLAN View Judgements
  51 -n/a- View Judgements
  52 PENALTY FOR UNAUTHORISED DEVELOPMENT OR FOR USE OTHERWISE THAN IN CONFORMITY WITH DEVELOPMENT PLAN. View Judgements
  53 POWER TO REQUIRE REMOVAL OF UNAUTHORISED DEVELOPMENT. View Judgements
  54 POWER TO STOP UNAUTHORISED DEVELOPMENT View Judgements
  55 REMOVAL OR DISCONTINUANCE OF UNAUTHORISED TEMPORARY DEVELOPMENT SUMMARILY View Judgements
  56 POWER TO REQUIRE REMOVAL OF UNAUTHORISED DEVELOPMENT OR USE View Judgements
  57 RECOVERY OF EXPENSES INCURRED View Judgements
  58 DEVELOPMENT UNDERTAKEN ON BEHALF OF GOVERNMENT. View Judgements
  title CHAPTER V:TOWN PLANNING SCHEMES(A) MAKING OF TOWN PLANNING SCHEMES View Judgements
  59 PREPARATION AND CONTENTS OF TOWN PLANNING SCHEME View Judgements
  60 POWER OF PLANNING AUTHORITY TO RESOLVE ON DECLARATION OF INTENTION TO MAKE SCHEME View Judgements
  61 MAKING AND PUBLICATION OF DRAFT SCHEME 1[BY MEANS OF NOTICE] View Judgements
  62 INCLUSION OF ADDITIONAL AREA IN DRAFT SCHEME. View Judgements
  63 POWER OF STATE GOVERNMENT TO REQUIRE PLANNING AUTHORITY TO MAKE SCHEME. View Judgements
  64 CONTENTS OF DRAFT SCHEME View Judgements
  65 RECONSTITUTED PLOT. View Judgements
  66 COMPENSATION FOR DISCONTINUANCE OF USE View Judgements
  67 OBJECTIONS TO DRAFT SCHEME TO BE CONSIDERED View Judgements
  68 POWER OF STATE GOVERNMENT TO SANCTION DRAFT SCHEME View Judgements
  69 RESTRICTIONS ON USE AND DEVELOPMENT OF LAND AFTER DECLARATION FOR TOWN PLANNING SCHEME View Judgements
  70 POWER OF STATE GOVERNMENT TO SUSPEND RULE, BYE-LAW ETC View Judgements
  71 DISPUTED OWNERSHIP View Judgements
  72 ARBITRATOR; HIS POWERS AND DUTIES View Judgements
  73 CERTAIN DECISIONS OF ARBITRATOR TO BE FINAL View Judgements
  74 APPEAL View Judgements
  75 CONSTITUTION OF TRIBUNAL OF APPEAL View Judgements
  76 ARBITRATOR TO ASSIST TRIBUNAL IN ADVISORY CAPACITY AND HIS REMUNERATION View Judgements
  77 PLACE WHERE TRIBUNAL MAY SIT View Judgements
  78 DECISION OF QUESTIONS OF LAW AND OTHER QUESTIONS. View Judgements
  79 POWER OF TRIBUNAL TO DECIDE MATTER FINALLY. View Judgements
  80 TRIBUNAL NOT TO BE COURT View Judgements
  81 REMUNERATION OF ARBITRATOR AND ASSESSORS AND PAYMENT OF INCIDENTAL EXPENSES OF TRIBUNAL View Judgements
  82 DECISIONS OF ARBITRATOR TO BE FINAL IN CERTAIN MATTERS. View Judgements
  83 POSSESSION OF LAND IN ADVANCE OF TOWN PLANNING SCHEME View Judgements
  84 COMMISSIONER OF POLICE OR MAGISTRATE TO ENFORCE DELIVERY OF POSSESSION OF LAND View Judgements
  85 OWNER OF LAND OF WHICH POSSESSION IS TAKEN ENTITLED TO INTEREST. View Judgements
  86 SANCTION BY STATE GOVERNMENT TO FINAL SCHEME. View Judgements
  87 WITHDRAWAL OF SCHEME View Judgements
  88 EFFECT OF FINAL SCHEME View Judgements
  89 POWER OF PLANNING AUTHORITY TO EVICT SUMMARILY. View Judgements
  90 POWER TO ENFORCE SCHEME View Judgements
  91 POWER TO VARY SCHEME ON GROUND OF ERROR, IRREGULARITY OR INFORMALITY View Judgements
  92 POWER TO VARY TOWN PLANNING SCHEME View Judgements
  93 APPORTIONMENT OF COST OF SCHEME WITHDRAWN OR NOT SANCTIONED View Judgements
  94 RIGHT TO APPEAR BY RECOGNISED AGENT View Judgements
  95 POWER TO COMPEL ATTENDANCE OF WITNESSES View Judgements
  96 JOINT DEVELOPMENT PLANS AND JOINT TOWN PLANNING SCHEMES View Judgements
  97 COST OF SCHEME View Judgements
  98 CALCULATION OF INCREMENT View Judgements
  99 CONTRIBUTION TOWARDS COST OF SCHEME View Judgements
  100 CERTAIN AMOUNT TO BE ADDED TO OR DEDUCTED FROM CONTRIBUTION LEVIABLE FROM PERSON View Judgements
  101 TRANSFER OF RIGHT FROM ORIGINAL TO RECONSTITUTED PLOT OR EXTINCTION OF SUCH RIGHT View Judgements
  102 COMPENSATION IN RESPECT OF PROPERTY OR RIGHT INJURIOUSLY AFFECTED BY SCHEME. View Judgements
  103 EXCLUSION OR LIMITATION OF; COMPENSATION IN CERTAIN CASES. View Judgements
  104 PROVISION FOR CASES IN WHICH AMOUNT PAYABLE TO OWNER EXCEEDS THE AMOUNT DUE FROM HIM View Judgements
  105 PROVISION FOR CASE IN WHICH VALUE OF DEVELOPED PLOT IS LESS THAN AMOUNT PAYABLE BY OWNER View Judgements
  106 PAYMENT OF ADJUSTMENT OF ACCOUNT View Judgements
  107 PAYMENT OF NET AMOUNT DUE TO PLANNING AUTHORITY. View Judgements
  108 POWER OF PLANNING AUTHORITY TO MAKE AGREEMENT. View Judgements
  109 RECOVERY OF ARREARS View Judgements
  110 DISPOSAL OF SURPLUS AMOUNT View Judgements
  111 EXECUTION OF WORKS IN FINAL SCHEME BY PLANNING AUTHORITY View Judgements
  112 PENALTY FOR REMOVAL OF BOUNDARY STONES View Judgements
  113 DESIGNATION OF SITE FOR NEW TOWN View Judgements
  114 OBJECTS OF THE DEVELOPMENT AUTHORITY View Judgements
  115 PLANNING AND CONTROL OF DEVELOPMENT IN NEW TOWNS. View Judgements
  116 ACQUISITION OF LAND BY DEVELOPMENT AUTHORITY 3[CONSTITUTED UNDER SECTION 113(2)]. View Judgements
  117 OBLIGATION TO PURCHASE DESIGNATED LAND. View Judgements
  118 DISPOSAL OF LAND BY DEVELOPMENT AUTHORITY. View Judgements
  119 DIRECTIONS BY STATE GOVERNMENT FOR DISPOSAL OF LAND. View Judgements
  120 POWER TO MAKE AGREEMENT FOR PROVISION OF SERVICE. View Judgements
  121 CONTRIBUTIONS BY DEVELOPMENT AUTHORITY TOWARDS EXPENDITURE OF LOCAL AUTHORITIES AND STATUTORY AUTHORITY. View Judgements
  122 ADVANCES AND PAYMENTS BY STATE GOVERNMENT TO DEVELOPMENT AUTHORITIES View Judgements
  122A 4[POWER OF DEVELOPMENT AUTHORITY TO BORROW AND TO ACCEPT DEPOSITS View Judgements
  123 TRANSFER OF UNDERTAKING OF DEVELOPMENT AUTHORITY. View Judgements
  124 COMBINATION AND TRANSFER OF DEVELOPMENT AUTHORITY. View Judgements
  title CHAPTER VI A-LEVY, ASSESSMENT AND RECOVERY OF DEVELOPMENT CHARGE View Judgements
  124A LEVY OF DEVELOPMENT CHARGE View Judgements
  124B CLASSIFICATION OF USER OF LANDS AND BUILDINGS, RATES OF DEVELOPMENT CHARGE AND PROCEDURE FOR LEVY THEREOF View Judgements
  124C DEVELOPMENT CHARGE TO BE BROUGHT INTO FORCE AS SPECIFIED BY GOVERNMENT View Judgements
  124D LOCAL PUBLICATION OF NOTIFICATION RELATING TO DEVELOPMENT CHARGE WITH NOTICE View Judgements
  124E ASSESSMENT AND RECOVERY OF DEVELOPMENT CHARGE View Judgements
  124F EXEMPTIONS View Judgements
  124G APPEAL View Judgements
  124H PROCEDURE FOR FILING APPEAL View Judgements
  124I INTEREST ON AMOUNT OF ENHANCED ASSESSMENT OR OF REFUND View Judgements
  124J DEVELOPMENT FUND View Judgements
  124K STOPPAGE OF WORK OF DEVELOPMENT AND PENALTY View Judgements
  124l CHAPTER TO HAVE OVERRIDING EFFECT, BUT SHALL BE IN ADDITION TO EXISTING LOCAL AUTHORITY LAWS View Judgements
  title CHAPTER VII:LAND ACQUISITION View Judgements
  125 COMPULSORY ACQUISITION OF LAND NEEDED FOR PURPOSES OF REGIONAL PLAN, DEVELOPMENT PLAN OR TOWN PLANNING SCHEME, ETC View Judgements
  126 ACQUISITION OF LAND REQUIRED FOR PUBLIC PURPOSES SPECIFIED IN PLANS View Judgements
  127 -n/a- View Judgements
  128 POWER OF STATE GOVERNMENT TO ACQUIRE LANDS FOR PURPOSE OTHER THAN THE ONE FOR WHICH IT IS DESIGNATED IN 1[*] PLAN OR SCHEME View Judgements
  129 POSSESSION OF LAND IN CASE OF URGENCY View Judgements
  title CHAPTER VIII-FINANCE, ACCOUNT AND AUDIT View Judgements
  130 -n/a- View Judgements
  131 BUDGET View Judgements
  132 3[ACCOUNTS AND AUDIT OF REGIONAL BOARD View Judgements
  132A ACCOUNTS AND AUDIT OF SPECIAL PLANNING AUTHORITY AND DEVELOPMENT AUTHORITY View Judgements
  133 SUBMISSION OF REPORT View Judgements
  134 PENSION AND PROVIDENT FUND View Judgements
  title CHAPTER IX-SUPPLEMENTAL AND MISCELLANEOUS PROVISIONS View Judgements
  135 POWER OF ENTRY View Judgements
  136 SERVICE OF NOTICE ETC View Judgements
  137 PUBLIC NOTICE HOW TO BE MADE KNOWN View Judgements
  138 NOTICES, ETC. TO FIX REASONABLE TIME View Judgements
  139 AUTHENTICATION OF ORDERS AND DOCUMENTS View Judgements
  140 OFFENCES BY COMPANIES View Judgements
  141 PENALTY FOR OBSTRUCTING CONTRACTOR OR REMOVING MARK. View Judgements
  142 SANCTION OF PROSECUTION View Judgements
  143 COMPOUNDING OF OFFENCES View Judgements
  144 JURISDICTION OF COURTS View Judgements
  145 MAGISTRATE’S POWER TO IMPOSE ENHANCED PENALTIES View Judgements
  146 MEMBERS AND OFFICERS TO BE PUBLIC SERVANTS View Judgements
  147 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  148 REGISTRATION OF DOCUMENTS PLAN, OR MAP IN CONNECTION WITH FINAL PLAN OR SCHEME NOT REQUIRED View Judgements
  149 FINALITY OF ORDERS View Judgements
  150 VALIDATION OF ACTS AND PROCEEDINGS View Judgements
  151 POWER TO DELEGATE View Judgements
  152 POWERS OF PLANNING AUTHORITY OR DEVELOPMENT AUTHORITY TO BE EXERCISED BY CERTAIN OFFICERS View Judgements
  153 POWER OF PLANNING AUTHORITY TO BORROW MONEY FOR DEVELOPMENT PLAN OR FOR MAKING OR EXECUTING TOWN PLANNING SCHEME View Judgements
  154 CONTROL BY STATE GOVERNMENT View Judgements
  155 RETURNS AND INFORMATION View Judgements
  156 EFFECT OF LAWS View Judgements
  157 POWER TO MAKE AGREEMENTS View Judgements
  157A 1[AUTHENTICATION OF PLANS AND SCHEMES AND CUSTODY THEREOF View Judgements
  158 POWER TO MAKE RULES View Judgements
  159 POWER TO MAKE REGULATIONS View Judgements
  159A 1[SPECIAL PROVISIONS RELATING TO NEW TOWN DEVELOPMENT AUTHORITY AND SPECIAL PLANNING AUTHORITY View Judgements
  160 DISSOLUTION OF REGIONAL PLANNING BOARD, SPECIAL PLANNING AUTHORITY AND NEW TOWN DEVELOPMENT AUTHORITY View Judgements
  161 VESTING OF PROPERTY AND RIGHTS OF LOCAL AUTHORITY CEASING TO EXIST OR CEASING TO HAVE JURISDICTION View Judgements
  162 STATE GOVERNMENT OR PERSON APPOINTED BY IT MAY EXERCISE POWER OR PERFORM DUTY CONFERRED OR IMPOSED ON PLANNING AUTHORITY AND DISBURSEMENT OF EXPENSES View Judgements
  163 SPECIAL PROVISION IN CASE OF DISSOLUTION ETC., OF CORPORATION, ZILLA PARISHAD, ETC View Judgements
  164 [ * * *] View Judgements
  165 REPEAL AND SAVING View Judgements



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