MAHARASHTRA (VIDARBHA REGION) AGRICULTURAL DEBTORS RELIEF ACT, 1969


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTEND AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 APPLICATION FOR ADJUSTMENT OF DEBTS View Judgements
  4 EVERY CREDITOR AND DEBTOR TO FILE A TRUE AND CORRECT STATEMENT BEFORE COURT View Judgements
  5 ASSIGNEES FROM NON-DEBTOR NOT ENTITLED TO BENEFIT OF THIS ACT View Judgements
  6 APPLICATION FOR RECORDING SETTLEMENT View Judgements
  7 SETTLEMENT DURING PENDENCY OF PROCEEDINGS BEFORE COURT View Judgements
  8 CERTAIN SETTLEMENTS TO BE VOID View Judgements
  9 WITHDRAWAL OF APPLICATIONS View Judgements
  10 CONSOLIDATION OF APPLICATIONS View Judgements
  11 POWER OF CIVIL JUDGE TO REFER FOR DISPOSAL CERTAIN APPLICATIONS TO JOINT CIVIL JUDGE View Judgements
  12 SERVICE OF NOTICE ON DEBTORS AND CREDITORS TO SUBMIT STATEMENT OF DEBTS View Judgements
  13 DEBTS IN RESPECT OF WHICH NO APPLICATION FOR ADJUSTMENT OR SETTLEMENT IS MADE TO BE EXTINGUISHED View Judgements
  14 DUTIES OF DEBTORS AND CREDITORS View Judgements
  15 PRELIMINARY ISSUES View Judgements
  16 TAKING OF ACCOUNTS View Judgements
  17 EXAMINATION OF CREDITOR AND DEBTOR View Judgements
  18 MODE OF TAKING ACCOUNTS AND REDUCTION OF DEBT OR INTEREST OR BOTH View Judgements
  19 IN CERTAIN CASES RENT MAY BE CHARGED IN LIEU OF PROFITS View Judgements
  20 POWER OF COURT TO DECLARE CERTAIN TRANSFERS TO BE IN NATURE OF MORTGAGE View Judgements
  21 PROVISIONS OF SECTION 20, NOT TO APPLY TO CERTAIN TRANSFERS AND TRANSFEREES View Judgements
  21A COURT'S DUTY TO DETERMINE PARTICULARS, VALUE, ETC., OF PROPERTY View Judgements
  22 FRAUDULENT ALIENATIONS OR INCUMBRANCES VOID View Judgements
  22A VALUE OF PROPERTY OF DEBTOR TO BE DETERMINED BY COURT IN PRESCRIBED MANNER View Judgements
  22B PAYING CAPACITY OF DEBTOR View Judgements
  22C DEBTS PAYABLE BY DEBTOR TO BE FURTHER SCALED DOWN View Judgements
  23 AWARD View Judgements
  24 NO RECOVERY OF AMOUNT IN EXCESS OF DEBTS REDUCED View Judgements
  25 EX-PARTE PROCEEDINGS, IF ANY PARTY DOES NOT APPEAR View Judgements
  26 AWARD TO BE REGISTERED HOW EXECUTED View Judgements
  27 POSTPONEMENT OF PAYMENT OF INSTALLMENT IN CASE OF REMISSIONS, ETC View Judgements
  28 NO ALIENATION BY DEBTOR BEFORE DISCHARGE OF DEBTS VALID View Judgements
  29 COURT MAY ORDER SALE OF DEBTOR'S PROPERTY IN LIQUIDATION OF HIS DEBT View Judgements
  30 PLEADERS, ETC., EXCLUDED FROM APPEARANCE View Judgements
  31 APPEALS View Judgements
  32 POWER OF DISTRICT JUDGE TO REFER FOR DISPOSAL CERTAIN APPEALS TO ASSISTANT JUDGE OR CIVIL JUDGE EMPOWERED TO HEAR APPEALS View Judgements
  33 COURT FEE View Judgements
  34 NOTICE HOW SERVED View Judgements
  35 PROVISIONS OF CIVIL PROCEDURE CODE TO APPLY TO PROCEEDINGS View Judgements
  36 DEBT ADJUSTMENT REGISTER AND INDEX View Judgements
  37 COURT TO SEND AWARDS AND MEMORANDA TO REGISTRARS AND SUB-REGISTRARS View Judgements
  38 NOTICE OF APPEALS TO REGISTRARS View Judgements
  39 REGISTRATION View Judgements
  40 NOTICE OF AWARDS View Judgements
  41 APPLICATION OF INDIAN REGISTRATION ACT View Judgements
  42 COURT TO DECLARE DEBTOR INSOLVENT IN CERTAIN CIRCUMSTANCES View Judgements
  43 PROCEDURE IN INSOLVENCY PROCEEDINGS View Judgements
  44 DISTRIBUTION OF ASSETS OF INSOLVENT View Judgements
  45 BAR TO APPLICATION IN INSOLVENCY IN OTHER COURTS View Judgements
  46 APPEALS BARRED View Judgements
  47 BAR OF CIVIL SUITS OR PROCEEDINGS View Judgements
  48 PERIOD OF PROCEEDING BEFORE COURTS UNDER THIS ACT TO BE EXCLUDED View Judgements
  49 ALIENATION OF STANDING CROPS, ETC., BEFORE REPAYMENT OF LOAN PROHIBITED View Judgements
  50 POWER OF STATE GOVERNMENT TO AUTHORISE ANY PERSON TO ADVANCE LOANS TO DEBTORS View Judgements
  51 RULE MADE TO BE PLACED BEFORE EACH HOUSE OF THE STATE LEGISLATURE View Judgements
  52 REPEAL OF M.P. V OF 1956 View Judgements
  53 REPEAL AND SAVING View Judgements



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