METRO RAILWAYS (CONSTRUCTION OF WORKS) ACT, 1978


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, COMMENCEMENT AND APPLICATION View Judgements
  2 DEFINITIONS View Judgements
  3 GENERAL MANAGER View Judgements
  4 CONSTITUTION OF ADVISORY BOARD View Judgements
  5 COMMITTEES View Judgements
  6 POWER TO ACQUIRE LAND, ETC View Judgements
  7 PUBLICATION OF NOTIFICATION FOR ACQUISITION View Judgements
  8 POWER TO ENTER FOR SURVEY, ETC View Judgements
  9 HEARING OF OBJECTION View Judgements
  10 DECLARATION OF ACQUISITION View Judgements
  11 POWER TO TAKE POSSESSION OF ACQUIRED LAND, ETC View Judgements
  12 RIGHT TO ENTER INTO THE LAND WHERE RIGHT OF USER, ETC., IS VESTED IN THE CENTRAL GOVERNMENT View Judgements
  13 DETERMINATION OF AMOUNT PAYABLE FOR ACQUISITION View Judgements
  14 DEPOSIT AND PAYMENT OF AMOUNT View Judgements
  15 COMPETENT AUTHORITY TO HAVE CERTAIN POWERS OF CIVIL COURT View Judgements
  15A POWER TO INSPECT PROPERTY UNDER ACQUISITION View Judgements
  16 COMPETENT AUTHORITY AND APPELLATE AUTHORITY View Judgements
  16A POWERS OF THE APPELLATE AUTHORITY View Judgements
  16B COMPETENT AUTHORITY, ETC., TO HAVE CERTAIN INHERENT POWERS View Judgements
  16C ENFORCEMENT OF THE ORDERS OF THE COMPETENT AUTHORITY AND APPELLATE AUTHORITY View Judgements
  17 LAND ACQUISITION ACT 1 OF L894 NOT TO APPLY View Judgements
  18 FUNCTIONS OF METRO RAILWAY ADMINISTRATION View Judgements
  19 POWERS OF METRO RAILWAY ADMINISTRATION View Judgements
  20 DEVELOPMENT OVER METRO ALIGNMENT View Judgements
  21 POWER TO PROHIBIT OR REGULATE CONSTRUCTION OF BUILDINGS AND EXCAVATION View Judgements
  22 PAYMENT OF AMOUNT FOR PROHIBITION OF CONSTRUCTION, ETC View Judgements
  23 POWER TO UNDERPIN BUILDING OR OTHERWISE STRENGTHEN IT View Judgements
  24 POWER TO ENTER, ETC View Judgements
  25 AMOUNT PAYABLE FOR DAMAGE, LOSS OR INJURY View Judgements
  26 RIGHT TO CLAIM FOR DAMAGES View Judgements
  27 APPOINTMENT AND DUTIES OF COMMISSIONER View Judgements
  28 POWERS OF COMMISSIONERS View Judgements
  29 FACILITIES TO BE AFFORDED TO COMMISSIONER View Judgements
  30 SURPLUS LAND TO BE SOLD OR OTHERWISE DISPOSED OF View Judgements
  31 NOTICE OF ACCIDENTS AND ENQUIRIES View Judgements
  32 POWER TO ALTER THE ENTRIES IN THE SCHEDULE View Judgements
  33 PROHIBITION OF OBSTRUCTION View Judgements
  34 LOCAL AUTHORITIES TO ASSIST View Judgements
  35 PROHIBITION OF REMOVAL OF MARKS View Judgements
  36 PENALTY FOR FAILURE TO COMPLY WITH DIRECTIONS ISSUED UNDER SECTION 21 View Judgements
  37 GENERAL PROVISION FOR PUNISHMENT OF OFFENCES View Judgements
  38 OFFENCES BY COMPANIES View Judgements
  39 BAR OF JURISDICTION View Judgements
  40 EFFECT OF ACT AND RULES, ETC., INCONSISTENT WITH OTHER ENACTMENTS View Judgements
  41 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  42 POWER TO REMOVE DIFFICULTIES View Judgements
  43 APPLICATION OF THE INDIAN RAILWAYS ACT, 1890 View Judgements
  44 POWER TO MAKE RULES View Judgements
  45 SAVING View Judgements



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